NATIONAL THERMAL POWER CORPORATION LTD Vs. GRID CORPORATION OF ORISSA LTD
LAWS(ET)-2006-12-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 07,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner seeks review of O&M expenses for the period 1.4.2001 to 31.3.2004 in respect of Talcher THErmal Power Station decided by order dated 27.2.2006 in Petition No. 108/2005. THE petitioner initially filed a petition (No. 24/2006) for review of the said order dated 27.2.2006 which was withdrawn with liberty to file a fresh petition in accordance with law. THE present application for review has been made in terms of the liberty granted to the petitioner.
(2.) The principal grounds urged by the petitioner in support of its application for review are non-consideration of loss due to decapitalistion of the assets of the generating station during the period 2001-02 to 2003-04 and increase in the pollution cess for the year 2003-04 by the State Government of Orissa and disallowance of increased security expenses incurred by the petitioner. Heard Shri S.N. Goel, GM for the petitioner. Admit, subject to just and reasonable exceptions.
(3.) THE petitioner is directed to serve a copy of the application for review on the respondent latest by 20.12.2006, if not served already. THE respondent may file its counter-reply latest by 20.1.2007 with a copy to the petitioner who may file its rejoinder, if any, latest by 31.1.2007.;


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