w w w . L a w y e r S e r v i c e s . i n



Manihamsa Power Projects Ltd., v/s Eastern Power Distribution Co. of A.P. & Another

    Appeal No.97 of 2007

    Decided On, 01 April 2008

    At, Appellate Tribunal for Electricity Appellate Jurisdiction

    By, THE HONOURABLE MR. JUSTICE ANIL DEV SINGH
    By, CHAIRPERSON & THE HONOURABLE MR. A.A. KHAN
    By, TECHNICAL MEMBER

    For the Appellant (s) : Mr. K. Gopal Choudary, Advocate. For the Respondent (s) : Ms. Ruchika Rathi & Ms. Shikha Ohri for EPDCL Resp.1, Mr. K.V. Mohan & Mr. K.V. Balakrishnan for APERC, Mr. O. Simhadri (CGM, APEPDCL, Visakhapatnam).



Judgment Text

On February 18, 2008, it was stated by the first respondent that in case the appellant seeks to delete the additional 1.5 MW from the scope of the existing Power Purchase Agreement, it can be done with mutual consent of both the parties. The learned counsel for the appellant had responded by stating that his client was ready to delete the additional 1.5 MW from the scope of the existing Power Purchase Agreement.


Today, the learned counsel for the first respondent has filed a memo, whereby it is stated that the first respondent, Eastern Power Distribution Company of Andhra Pradesh Limited consents to the request of the appellant to delete the additional 1.5 MW capacity from the scope of the existing Power Purchase Agreement, dated July 28, 2004.


Appeal No.97 of 2007


In view of the Memo, the learned counsel for the appellant states that the appeal be disposed of in terms of the statement made by the first respondent in the memo.


Accordingly, the appeal is disposed of in terms of the memo filed by the first respondent and th

Please Login To View The Full Judgment!

e additional 1.5 MW capacity shall be deleted from the scope of the existing Power Purchase Agreement, dated July 28, 2004.
O R