GAJENDRA HALDEA Vs. GRID CORPORATION OF ORISSA LTD
LAWS(ET)-2006-12-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 12,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE matter is listed in view of the judgment dated 16.11.2006 of Appellate Tribunal for Electricity in Appeal No. 81 of 2006 Gajendra Haldea v. Grid Corporation of Orissa Ltd. and Ors. By our order dated 1.12.2006, Grid Corporation of Orissa Ltd. was directed to place on record certain details, which have not been filed.
(2.) Shri Sitesh Mukherjee, Advocate is present for the petitioner. He also represents the Uttar Pradesh Power Corporation Ltd., the intervener before the Appellate Tribunal. Shri R.K. Mehta, Advocate represents the respondent. Shri Shaiwal Srivastava, Advocate appears for Maharashtra State Electricity Distribution Company Ltd., another intervener before the Appellate Tribunal. Shri Mehta, learned Counsel has informed that the respondent has filed an appeal before the Hon'ble Supreme Court against the said judgment dated 16.11.2006 and has also filed an application for stay of the judgment. He has stated that the Hon'ble Supreme Court will be closed for Christmas vacation from 16.12.2006 to 2.1.2007. He has sought adjournment till third week of January 2007 to await the order of Hon'ble Supreme Court.
(3.) WE are not inclined to grant the request made by Shri Mehta. As a matter of principle, the Commission is not adjourning matters on the ground of pendency of appeal, unless the order appealed against is stayed by any superior court.;


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