JSW POWER TRADING COMPANY LIMITED Vs. STATE
LAWS(ET)-2006-3-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 06,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE applicant, a company registered under the Companies Act, 1956 has made the present application under Sub-section (1) of Section 15 of the Electricity Act, 2003 (the Act) for grant of licence for inter-state trading in electricity in whole of India for trading of a volume 1000 Million Units or more of electricity in a year. THE Memorandum of Association of the applicant covers trading in electricity as one of its main objects. THE notices under Sub-section (2) of Section 15 of the Act read with clause (4) of Regulation 4 of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Trading licence and other related matters) Regulations, 2004 have been published. No objections had been received on the public notices.
(2.) The applicant is promoted by JSW Energy Limited (JSWEL) (formerly known as Jindal Thermal Power Company Limited). As per Regulation 6, the net worth of the electricity trader at the time of filing of application should not be less than Rs.20.00 crore in case an applicant proposing to trade 1000 Million Units of electricity in a year.
(3.) THE applicant has submitted its shareholding pattern as under : JUDGEMENT_143_TLET0_20060.htm ;


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