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Appellate Tribunal for Electricity
7th Floor, Core 4,
Scope Complex, Lodhi Road,
New Delhi-110003

 
 
 

DAILY ORDERS


This is an UNCERTIFIED copy for information/reference. For authentic copy please refer to certified copy only. In case of any mistake, please bring it to the notice of Deputy Registrar.

Date COURT-I COURT-II
16.01.2019

IA Nos. 1269 & 1285 of 2018 & 59 of 2019 in DFR No. 3024 of 2018

IA No. 1423 of 2018 in DFR No. 3635 of 2018

IA No. 1908 of 2018 in DFR No. 4178 of 2018

IA Nos. 53, 54 & 57 of 2019 in DFR No. 158 of 2019

A.No. 369 of 2018 & IA No. 1480 of 2018

A.No. 392 of 2018 & IA No. 1887 of 2018

A.No. 393 of 2018 & IA No. 1888 of 2018

A.No. 284 of 2018 & IA No. 1313 of 2018

A.No. 361 of 2018

A.No. 362 of 2018 & IA No. 1454 of 2018

A.No. 346 of 2017 & IA No. 924 of 2017

A.No. 347 of 2017 & IA No. 927 of 2017

A.No. 267 of 2018

A.No. 199 of 2017

A.No. 144 of 2015

A.No. 107 of 2016 & A.No. 345 of 2016 & IA No. 761 of 2016

A.No. 227 of 2016

A.No. 243 of 2016

A.No. 216 of 2017 & 217 of 2017 & 218 of 2017

A.No. 339 of 2017

A.No. 43 of 2018

IA No. 58 of 2019 in DFR No. 147 of 2019

A.No. 379 of 2018 & IA No. 1739, 1740, 1741 of 2018

A.No. 380 of 2018 & IA No. 1735, 1736, 1737 of 2018

A.No. 292 of 2018 & IA No. 1382, 1383, 1384, 1877 of 2018

A.No. 105 of 2015 & IA No. 169, 242 of 2015 & Batch

A.No. 174 of 2016 & IA No. 380 of 2016 & IA No. 884, 885 of 2018

A.No. 323 of 2018 & IA No. 1537, 1536, 1876 of 2018

IA No. 19 of 2019 in DFR No. 45 of 2019

IA No. 51 of 2019 in DFR No. 150 of 2019

IA No. 52 of 2019 in DFR No. 196 of 2019

IA No. 1641 of 2018 in DFR No. 3360 of 2019

IA No. 1763 of 2018 in DFR No. 3298 of 2018

A.No. 180 of 2018 & IA No. 682 of 2018

A.No. 181 of 2018 & IA No. 685 of 2018

A.No. 182 of 2018 & IA No. 687 of 2018

A.No. 183 of 2018 & IA No. 678 of 2018

A.No. 184 of 2018 & IA No. 680 of 2018

A.No. 211 of 2018 & IA No. 995 of 2018

A.Nos. 263 of 2015 & 275 of 2015 & IA No. 443 of 2015

IA No. 1882 of 2018 IN DFR No. 4063 of 2018

A.No. 127 of 2018 & IA No. 604 of 2018

A.No. 200 of 2015 & A.No. 201 of 2015

A.No. 245 of 2015 & IA No. 398 of 2015

15.01.2019

IA No. 44 of 2019 in DFR No. 138 of 2019

IA No. 1911,1912 & 1913 of 2018 in DFR No. 3866 of 2019

A.No. 402 of 2018 & IA No. 1907 of 2018

A.No. 07 of 2019 & IA Nos. 25, 26 & 27 of 2019

A.No. 333 of 2017 & IA No. 02 of 2019

A.No. 218 of 2018 & IA No. 1082 of 2018 & 1658 of 2018

IA No. 1389 of 2018 in A.No. 135 of 2018 & IA Nos. 631, 728 & 641 of 2018

A.No. 222 of 2014 & 223 of 2014 & 108 of 2016 & 213 of 2018 & A.No. 38 of 2018

A.No. 289 of 2014

EP No. 09 of 2016 & IA No. 615 of 2016 in A.No. 171 of 2012

A.No. 38 of 2016

A.No. 65 of 2016 & IA No. 166 of 2016 & A.No. 284 of 2016

A.No. 113 of 2016 & 114 of 2016

A.No. 03 of 2017 & IA No. 03 of 2017 & IA No. 253 of 2018

A.No. 127 of 2017

A.No. 222 of 2017 & IA No. 449 of 2017

A.No. 226 of 2017 & IA No. 452 of 2017

A.No. 293 of 2017 & IA No. 758 of 2017

A.No. 323 of 2017 & IA No. 828 of 2017

A.No. 97 of 2018 & IA No. 243 of 2017

A.No. 201 of 2014 & IA Nos. 316, 392 & 394 of 2014 & Batch

IA No. 42 of 2019 in DFR No. 4846 of 2018

A.No. 17 of 2019

A.No. 47 of 2018 & IA No. 1861 of 2018

A.No. 266 of 2018 IA No. 1154 of 2018

A.No. 302 of 2018 & IA No. 1120 of 2018 & 1119 of 2018

A.No. 301 of 2015 & IA No. 484 of 2015 & 198 of 2016

A.No. 126 of 2018 & IA No. 354 of 2018

14.01.2019

IA No. 45 of 2019 in DFR No. 158 of 2019

IA No. 1903 of 2018 in DFR No. 3954 of 2018

IA No. 1906 of 2018 in DFR No. 3502 of 2018

A.No. 5 of 2019 & IA No. 1655, 1656 of 2018

A.No. 6 of 2019 & IA No. 1651, 1652 of 2018

A.No. 91 of 2018 & IA No. 777 of 2017

IA No. 817 of 2017 in A.No. 215 of 2017

IA No. 1865 of 2018 in A.No. 216 of 2018

A.No. 50 of 2017

A.No. 63 of 2016

A.No. 219 of 2016 & 220 of 2016 & 207 of 2016 & 208 of 2016 & 295 of 2016 & 239 of 2017

IA No. 1389 of 2018 in A.No. 135 of 2018 & IA Nos. 631, 728 & 641 of 2018

A.No. 241 of 2016 & IA No. 361 of 2016

IA No. 44 of 2019 in DFR No. 138 of 2019

RP No. 08 of 2018 & IA No. 1187 of 2018 in A.No. 114 of 2015

IA No. 1904 of 2018 in DFR No. 3728 of 2018

A.No. 385 of 2018

A.No. 401 of 2018

A.No. 16 of 2019

A.No. 294 of 2018 & IA No. 1510 of 2018

A.No. 343 of 2018 & IA No. 1674 of 2018 & IA No. 1824 of 2018

A.No.357 of 2017 & A.No. 22 of 2018

A.No. 128 of 2018 & IA No. 605 of 2018

A.No. 231 of 2018

A.No. 269 of 2018 & IA No. 932 of 2018 & 931 of 2018

A.No. 328 of 2017

A.No. 329 of 2017

11.01.2019

A.No. 386 of 2018 & IA No. 1495, 1494, 1496, 1497, 1688 of 2018

A.No. 133 of 2018 & IA No. 591 of 2018

A.No. 134 of 2018 & IA No. 595 of 2018

IA No. 279 of 2017 in A.No. 160 of 2017 & IA No. 614 of 2017 & IA No. 1158 of 2018

A.No. 292 of 2014 in IA No. 25 of 2015, IA No. 216 of 2016, IA No. 419 of 2017, IA No. 547, 548 of 2018

A.No. 147 of 2016 & IA No. 316 of 2016

A.No. 305 of 2016

A.No. 39 of 2017 & IA Nos. 94, 95 & 187 of 2017 & IA No. 975 of 2018

A.No. 42 of 2018 & IA No. 214 of 2018 & Batch

IA No. 1481 of 2018 in DFR No. 2962 of 2018

A.No. 334 of 2018 & IA No. 1486 of 2018

A.No. 400 of 2018

A.No. 13 of 2019

A.No. 313 of 2017 & IA No. 779 of 2017

A.No. 314 of 2017 & IA No. 781 of 2017

A.No. 315 of 2017 & IA No. 783 of 2017

A.No. 105 of 2018 & IA No. 32 of 2018

A.No. 20 of 2015 & 21 of 2015

IA No. 1482 of 2018 in DFR No. 2582 2018

IA No. 1898 of 2018 in DFR No. 3765 of 2018

IA Nos. 1900 & 1901 in DFR No. 4066 of 2018

IA No. 1414 of 2018 in A.No. 335 of 2018

A.No. 246 of 2014 & IA No. 56 of 2015

A.No. 118 of 2016 & A.No. 151 of 2016

A.No. 127 of 2016

A.No. 182 of 2016

A.No. 282 of 2016 & A.No. 314 of 2016 & IA No. 649 of 2016

A.No. 196 of 2017

A.No. 206 of 2017 & A.No. 332 of 2017

10.01.2019

A.No. 344 of 2018 & IA No. 28 of 2019

A.No. 390 of 2018

A.No. 391 of 2018

A.No. 07 of 2019 & IA Nos. 25, 26, 27 of 2019

A.No. 355 OF 2018 & IA Nos. 1720 & 1721 of 2018

A.No. 273 of 2018 & IA No. 1340 of 2018

A.No. 285 of 2018 & IA No. 1843 of 2018

A.No. 202 of 2016 & IA No. 163 of 2018

EP No. 01 of 2017 in A.No. 228 of 2012 & IA No. 126 of 2018 & Batch

A.No. 50 of 2017

A.No. 277 of 2014 & 278 of 2014 & 65 of 2015 & 66 of 2015 & 56 of 2015 & 07 of 2015 & IA No. 09 of 2015

A.No. 243 of 2015 & IA No. 396 of 2015 & 397 of 2015 & 426 of 2015 & Batch

A.No. 59 of 2016 & IA No. 150 of 2016 & A.No. 60 of 2016 & IA No. 151 of 2016

A.No. 284 of 2017 & 09 of 2018 & IA No. 994 of 2017

A.No. 291 of 2017 & 292 of 2017

IA No. 1447 of 2018 in DFR No. 2968 of 2018

IA No. 1647 of 2018 in DFR No. 3326 of 2018

IA Nos. 1885 & 1886 of 2018 in DFR No. 3652 of 2018

IA No. 1889 of 2018 in DFR No. 4069 of 2018

A.No. 79 of 2018 & IA No. 404 of 2018 & 405 of 2018 & 406 of 2018

A.No. 115 of 2018

A.No. 132 of 2018

A.No. 325 of 2018 & IA No. 1195 of 2018

A.No. 245 of 2015 & IA No. 398 of 2015

A.No. 182 of 2015

A.No. 389 of 2017

RP No. 05 of 2018 in A.No. 107 of 2015 & 117 of 2015

A.No. 121 of 2018 & IA No. 408 of 2018

09.01.2019

A.No. 375 of 2017

A.No. 89 of 2018 & IA No. 843 of 2017

A.No. 94 of 2018 & IA No. 984 of 2017

A.No. 153 of 2018 & IA Nos. 1520 & 1727 of 2018

IA No. 1204 of 2018 & 1214 of 2018 & 1215 of 2018 & 1298 of 2018 & 1299 of 2018 in A.No. 261 of 2018

IA No. 1386 of 2018 in A.No. 278 of 2018 & IA Nos. 1385 of 2018 & 1388 of 2018 & IA No. 1529 of 2018

A.No. 49 of 2016

A.No. 90 of 2016

A.No. 113 of 2016 & 114 of 2016

A.No. 25 of 2017 & 311 of 2017

A.No. 110 of 2017

A.No. 115 of 2017 & IA No. 210 of 2017

A.No. 240 of 2017

IA No. 22 of 2019 in DFR No. 5123 of 2018

A.No. 323 of 2018 & IA No. 1537, 1536 & 1876 of 2018

IA No. 1382 of 2018 in A.No. 292 of 2018 & IA Nos. 1383,1384 & 1877 of 2018

A.No. 113 of 2015 & IA Nos. 183, 184, 185 & 186 of 2015 & IA No. 1255 of 2018

IA Nos. 1781 & 1782 of 2018 in DFR No. 3770 of 2018

IA No. 1788 & 1789 of 2018 in IA No. 3520 of 2018 in DFR No. 3520 of 2018

IA No. 1792 of 2018 in DFR No. 4515 of 2018

IA No. 1883 of 2018 in DFR No. 3592 of 2018

A.No. 383 of 2018

A.No. 02 of 2019

A.No. 191 of 2018

A.No. 195 of 2018 & IA No. 896 of 2018

A.No. 265 of 2018 & IA No. 1170 of 2018

A.No. 239 of 2015 & IA No. 885 of 2017 & A.No. 240 of 2015 & 241 of 2015 & 203 of 2015

IA No. 13 of 2019 in DFR No. 5117 of 2018

IA No. 1882 of 2018 in (RP) DFR No. 4063 of 2018 in A.No. 160 of 2016

A.No. 42 of 2018 & IA No. 214 of 2018 & Batch

08.01.2019

A.No. 201 of 2014 & IA NOS. 316, 392, 394 OF 2014 & IA NO. 287 OF 2015 & Batch

IA No. 1591 of 2018 in A.No. 332 of 2018 & IA No. 1592 of 2018

IA No. 1593 of 2018 in A.No. 333 of 2018 & IA Nos. 1594 & 1593 of 2018

IA No. 1673 of 2018 in DFR No. 4355 of 2018

A.No. 1666 of 2018 in DFR No. 4352 of 2018

IA No. 1669 of 2018 in DFR No. 4353 of 2018

IA No. 1671 of 2018 in DFR No. 4354 of 2018

IA No. 1806 of 2018 in DFR No. 4578 of 2018

IA No. 1828 of 2018 in DFR No. 4723 of 2018

IA No. 1830 of 2018 in DFR No. 4724 of 2018

A.No. 387 of 2018 & IA No. 1878 of 2018

A.No. 388 of 2018 & IA Nos. 1879 & 1880 of 2018

A.No. 03 of 2019 & IA No. 21 of 2019

A.No. 291 of 2018 & IA Nos. 1432 of 2018, 1431 of 2018 & 1710 of 2018

A.No. 317 of 2018 & IA No. 1527 of 2018

A.No. 199 of 2017

A.Nos. 223 of 2015 & 225 of 2015 & Batch

A.No. 266 of 2016 & IA No. 561 of 2016

A.No. 40 of 2017

A.No. 89 of 2017 & IA No. 231 of 2017

A.No. 124 of 2017

A.No. 308 of 2017

IA No. 19 of 2019 in DFR No. 45 of 2019

IA No. 20 of 2019 in DFR No. 10 of 2019

A.No. 394 of 2018 & IA No. 1892 of 2018

A.No. 395 of 2018 & IA No. 1893 of 2018

A.No. 398 of 2018 & IA No. 1896 of 2018

A.No. 399 of 2018 & IA No. 1897 of 2018

A.No. 224 of 2018

A.No. 360 of 2018

A.No. 109 of 2018

A.No. 110 of 2018

A.No. 176 of 2018

A.No. 138 of 2015

A.No. 07 of 2018

A.No. 24 of 2018

A.No. 83 of 2018

07.01.2019

IA No. 17 of 2019 in DFR No. 21 of 2019

A.No. 175 of 2017

A.No. 204 of 2017

A.No. 237 of 2017

IA Nos. 1157 of 2017 & 1759 of 2018 in A.No. 379 of 2017

A.No. 18 of 2016 & IA No. 37 of 2016

A.No. 13 of 2017 & 219 of 2017

A.No. 265 of 2017 & IA No. 249 of 2017 & A.No. 392 of 2017

A.No. 201 of 2014 & IA No. 316, 392, 394 of 2014 & IA No. 287 of 2015 & IA No. 1774 of 2018

A.No. 296 OF 2015 & IA No. 477 OF 2015 & IA No. 1776 of 2018

A.No. 21 OF 2016 & IA No. 1775 of 2018

A.No. 195 OF 2017 & IA NOS. 495 & 656 OF 2017 & IA No. 1773 of 2018

A.No. 243 OF 2017 & IA NOS. 608, 657 & 708 OF 2017 & IA No. 1771 of 2018

A.No. 250 OF 2017 & IA NO. 624 OF 2017 & IA No. 1777 of 2018

A.No. 279 OF 2017 & IA NO. 728 OF 2017 & IA No. 1772 of 2018

A.No. 176 of 2018

IA No. 14 of 2019 in A.No. 02 of 2019

IA No. 1553 of 2018 in DFR No. 3178 of 2018

IA No. 1640 of 2018 & 1641 of 2018 in DFR No. 3294 of 2018

A.No. 381 of 2018 & IA No. 1836 of 2018

A.No. 201 of 2018

A.No. 262 of 2018

A.No. 226 of 2015 & IA No. 371 of 2015

A.No. 50 of 2018 & IA No. 1284 of 2018

04.01.2019

IA No. 01 of 2019 in DFR No. 5129 of 2018

IA Nos. 1157 of 2017 & 1759 of 2018 in A.No. 379 of 2017 & IA No. 09 of 2019

A.No. 17 of 2014 & IA No. 23 of 2014 & Batch

IA No. 12 of 2019 in DFR No. 5123 of 2018

A.No. 379 of 2018 & IA No. 1739, 1740, 1741 of 2018

A.No. 380 of 2018 & IA No. 1735, 1736, 1737 of 2018

A.No. 104 of 2016 & IA Nos. 249 & 250 of 2016

A.No. 297 of 2018 & IA No. 1245, 1246, 1250, 1327, 1507, 1558,1890 of 2018

A.No. 300 of 2018 & IA No. 1247, 1248, 1251, 1326, 1320, 1508, 1559,1891 of 2018

IA No. 1501 of 2018 in A.No. 232 of 2014

IA NO. 1881 OF 2018 IN DFR NO. 4846 OF 2018

IA NO. 1553 OF 2018 IN DFR NO. 3178 OF 2018

A.No. 1 of 2019

A.No. 393 of 2017

A.No. 80 of 2018 & IA No. 1504 of 2018

A.No. 318 of 2018 & IA No. 1137 of 2018 & 1138 of 2018

A.No. 372 OF 2018 & IA NO. 1155 & 1157 OF 2018

A.No. 159 of 2015 & IA No. 255 of 2015

A.No. 90 of 2018 & IA No. 364 of 2018

03.01.2019

IA Nos. 1649 & 1650 of 2018 in DFR No. 3091 of 2018

IA Nos. 1653 & 1654 of 2018 in DFR No. 3090 of 2018

IA No. 1666 of 2018 in DFR No. 4352 of 2018

IA No. 1669 of 2018 in DFR No. 4353 of 2018

IA No. 1671 of 2018 in DFR No. 4354 of 2018

IA No. 1673 of 2018 in DFR No. 4355 of 2018

IA No. 1804 of 2018 in DFR No. 4577 of 2018

IA No. 1806 of 2018 in DFR No. 4578 of 2018

IA No. 1828 of 2018 in DFR No. 4723 of 2018

IA No. 1830 of 2018 in DFR No. 4724 of 2018

IA No. 1850 of 2018 in DFR No. 4840 of 2018

IA No. 1852 of 2018 in DFR No. 4876 of 2018

IA No. 1855 of 2018 in DFR No. 4877 of 2018

A.No. 328 of 2018 & IA No. 1567 of 2018 & Batch

A.No. 322 of 2018 & IA No. 1549 of 2018

A.No. 67 of 2017 & IA No. 198 of 2017 & 200 of 2017

A.No. 114 of 2017 & IA No. 1780 of 2018

A.No. 50 of 2017

A.No. 152 of 2016 & IA No. 1162 of 2018

A.No. 215 of 2017 & IA No. 817 of 2017

A.No. 232 of 2017 & IA No. 572 of 2017

A.No. 08 of 2018 & IA No. 793 of 2018

IA No. 1647 of 2018 in DFR No. 3326 of 2018

IA Nos. 1765 & 1763 of 2018 in DFR No. 3298 of 2018

IA No. 1790 of 2018 in DFR No. 3511 of 2018

A.No. 309 of 2018

A.No. 279 of 2018 & IA No. 880 of 2018 & IA No. 1867 of 2018

A.No. 96 of 2015

A.No. 328 of 2017

A.No. 329 of 2017

02.01.2019

A.No. 297 of 2018 & IA No. 1245, 1246, 1250, 1327, 1507, 1558,1890 of 2018

A.No. 300 of 2018 & IA No. 1247, 1248, 1251, 1326, 1320, 1508, 1559,1891 of 2018

IA No. 1864 OF 2018 IN IA No. 1865 OF 2018 IN A.No. 216 OF 2018

A.No. 396 of 2018 & IA No. 1894 of 2018

A.No. 195 of 2016

A.No. 50 of 2017

A.No. 150 of 2016

A.No. 350 of 2017

A.No. 351 of 2017

A.No. 352 of 2017

IA No. 1869 of 2018 in DFR No. 5042 of 2018

A.No. 156 of 2018

A.No. 46 of 2018 & IA No. 233 of 2018 and A.No. 106 of 2018 & IA No. 513 of 2018 & Batch

A.No. 340 of 2018 & IA No. 1636 of 2018

A.No. 341 of 2018 & IA No. 1638 of 2018

A.No. 234 of 2018

RP No. 19 of 2015 in A.No. 108 of 2014

RP No. 22 of 2015 in A.No. 108 of 2014

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Appellate Tribunal For Electricity, 7th Floor, Core 4, SCOPE Complex, Lodhi Road, New Delhi-110003.

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