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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
19.01.2017

A.No. 22 of 2016 IA No. 55 of 2016 & 56 of 2016 & 57 of 2016 & 115 of 2016

A.No. 80 of 2016

A.No. 91 of 2016 & 92 of 2016 & 93 of 2016

A.No. 152 of 2015

A.No. 170 of 2015

A.No. 178 of 2015

A.No. 224 of 2016

A.No. 255 of 2015 & IA No. 405 of 2015

A.No. 287 of 2016

A.No. 306 of 2016

IA No. 08 of 2017 in DFR No. 4065 of 2016

IA No. 17 of 2017 in A.No. 169 of 2015

IA No. 196 of 2016 in DFR No. 854 of 2013

IA No. 647 of 2016 in DFR No. 3244 of 2016

IA No. 673 of 2016 in DFR No. 3518 of 2016

IA No. 689 of 2016 in RP No. 22 of 2016 in A.No. 34 of 2016 & IA No. 689 of 2016 & 630 of 2016

IA No. 692 of 2016 in DFR No. 3776 of 2016

IA No. 703 of 2016 in DFR No. 3665 of 2016

IA No. 461 of 2016 in DFR No. 2442 of 2016 & IA No. 554 of 2016 & 601 of 2016

IA No. 462 of 2016 in DFR No. 2443 of 2016 & IA No. 555 of 2016 & 602 of 2016

A.No. 07 of 2016

A.No. 47 of 2015 & 32 of 2015

A.No. 59 of 2014 & IA No. 111 of 2014 & A.No. 102 of 2014

A.No. 256 of 2014 & IA No. 422 of 2014 & Batch

18.01.2017

A.No. 43 of 2016

A.No. 59 of 2015 & IA No. 354 of 2015 & 274 of 2016

A.No. 95 of 2016 & IA No. 764 of 2016

A.No. 98 of 2016 & 99 of 2016 & 129 of 2016 & IA No. 289 of 2016 & A.No. 130 of 2016 & IA No. 290 of 2016

A.No. 119 of 2015

A.No. 120 of 2016 & IA No. 272 of 2016

A.No. 137 of 2016

A.No. 187 of 2016 & IA No. 404 of 2016 & Batch

A.No. 210 of 2015

A.No. 283 of 2016 & IA No. 581 of 2016 & 582 of 2016 & A.No. 215 of 2016 & IA No. 465 of 2016

A.No. 322 of 2016 & IA No. 671 of 2016 & 672 of 2016 & A.No. 333 of 2016 & IA No. 711 of 2016

A.No. 331 of 2016 & IA No. 701 of 2016

DFR No. 1289 of 2016

DFR No. 1487 of 2016

DFR No. 1945 of 2011

DFR No. 2193 of 2016

DFR No. 2821 of 2016

DFR No. 3012 of 2016

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

IA No. 677 of 2016 in DFR No. 3542 of 2016

IA No. 690 of 2016 in DFR No. 3541 of 2016

A.No. 36 of 2016 & IA No. 91 of 2016

IA No. 04 of 2017 in DFR No. 3189 of 2016

A.No. 57 of 2014

A.No. 173 of 2015

A.No. 254 of 2015

IA No. 181 of 2016 in A.No. 268 of 2015

IA No. 403 of 2016 in A.No. 245 of 2015

IA No. 447 of 2015 & 448 of 2015 & 449 of 2015 in DFR No. 1540 of 2015

17.01.2017

A.No. 64 of 2015 & IA No. 92 of 2015 & 121 of 2015 & 131 of 2015

A.No. 02 of 2015 & IA No. 19 of 2016 & 20 of 2016 & 96 of 2016

A.No. 118 of 2016 & IA No. 269 of 2016 & A.No. 151 of 2016 & IA No. 323 of 2016

A.No. 119 of 2015

A.No. 182 of 2015 & IA No. 505 of 2016 & 682 of 2016

A.No. 200 of 2016 & 139 of 2016 & 148 of 2016

A.No. 214 of 2015 & 215 of 2015 & IA No. 355 of 2015

A.No. 221 of 2016 & 222 of 2016

A.No. 226 of 2016 & IA No. 724 of 2016

A.No. 265 of 2015

A.No. 278 of 2016 & IA No. 573 of 2016 & 574 of 2016 & A.No. 343 of 2016 & IA No. 752 of 2016

A.No. 281 of 2016 & IA No. 577 of 2016

A.No. 303 of 2016 & IA No. 633 of 2016

A.No. 309 of 2016 & IA No. 638 of 2016

A.No. 310 of 2016 & IA No. 639 of 2016

A.No. 319 of 2016 & IA No. 664 of 2016 & 665 of 2016

A.No. 339 of 2016 & IA No. 736 of 2016

IA No. 26 of 2017 in DFR No. 4181 of 2016

IA No. 33 of 2017 in A.No. 14 of 2017

IA No. 34 of 2017 in DFR No. 171 of 2017

IA No. 646 of 2016 in DFR No. 3501 of 2016

IA No. 702 of 2016 in DFR No. 3757 of 2016

A.No. 03 of 2016 & IA No. 03 of 2016 & 04 of 2016

A.No. 95 of 2015

A.No. 180 of 2015

A.No. 301 of 2015 & IA No. 484 of 2015 & 485 of 2015

IA No. 198 of 2016 in A.No. 301 of 2015

RP No. 04 of 2016 & IA No. 147 of 2016 in A.No. 255 of 2013

16.01.2017

A.No. 04 of 2017

A.No. 37 of 2016 & IA No. 93 of 2016

A.No. 158 of 2016

A.No. 164 of 2015 & IA No. 264 of 2015 & A.No. 165 of 2015 & IA No. 267 of 2015

A.No. 212 of 2016 & IA No. 459 of 2016 & 460 of 2016

A.No. 219 of 2016 & IA No. 470 of 2016 & Batch

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

A.No. 302 of 2016 & IA No. 628 of 2016

A.No. 315 of 2016 & IA No. 653 of 2016

A.No. 339 of 2016 & IA No. 736 of 2016

A.No. 344 of 2016

EP No. 01 of 2017 in A.No. 228 of 2012

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

IA No. 06 of 2017 in DFR No. 3921 of 2016

IA No. 625 of 2016 in DFR No. 3523 of 2016

IA No. 646 of 2016 in DFR No. 3501 of 2016

IA No. 654 of 2016 & 655 of 2016 in DFR No. 3557 of 2016

A.No. 161 of 2015 & IA No. 259 of 2015 & A.No. 121 of 2015 & 205 of 2015

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

A.No. 47 of 2015 & 253 of 2015

A.No. 92 of 2014

A.No. 106 of 2015

A.No. 279 of 2015 & IA No. 456 of 2015

13.01.2017

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

A.No. 172 of 2015 & IA No. 283 of 2015 & A.No. 227 of 2015 & IA No. 373 of 2015 & IA No. 18 of 2017

A.No. 254 of 2014 & IA No. 411 of 2014 & IA No. 371 of 2016

A.No. 292 of 2014 & IA No. 25 of 2015 & IA No. 216 of 2016

A.No. 129 of 2015 & IA No. 206 of 2015 & 216 of 2015 & A.no. 147 of 2015 & IA No. 241 of 2015

A.No. 140 of 2014

A.No. 155 of 2014

A.No. 287 of 2015 & IA No. 468 of 2015

12.01.2017

A.No. 17 of 2015 & 18 of 2015

A.No. 44 of 2016

A.No. 68 of 2016 & IA No. 175 of 2016 & A.No. 69 of 2016 & IA No. 176 of 2016

A.No. 70 of 2016

A.No. 106 of 2016

A.No. 175 of 2015

A.No. 223 of 2016 & IA No. 482 of 2016 & A.no. 260 of 2015 & IA No. 417 of 2015 & A.No. 261 of 2015 & IA No. 418 of 2015

A.No. 234 of 2015 & IA No. 386 of 2015

A.No. 321 of 2016

A.No. 340 of 2016 & IA No. 737 of 2016 & 738 of 2016 & 743 of 2016

IA No. 02 of 2017 in DFR No. 3864 of 2016

IA No. 534 of 2016 in DFR No. 3107 of 2016

IA No. 550 of 2016 & 722 of 16 in DFR No. 3056 of 2016

IA No. 651 of 2016 in A.No. 235 of 2015

IA No. 661 of 2016 in A.No. 264 of 2015

IA No. 759 of 2016 in DFR No. 3905 of 2016

A.No. 230 of 2014 & 231 of 2014 & Batch

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

A.No. 76 of 2015

A.No. 138 of 2015

A.No. 175 of 2014 & 180 of 2014 & IA No. 292 of 2014

A.No. 193 of 2016 & IA No. 413 of 2016 & 413 of 2016 & 414 of 2016 & 575 of 2016 & 11 of 2017

A.No. 281 of 2015 & IA No. 460 of 2015 & 480 of 2015 & 167 of 2016 & 332 of 2016 & 387 of 2016

A.No. 290 of 2015 & IA No. 470 of 2015 & 11 of 2016 & 297 of 2015 & IA No. 12 of 2016

11.01.2017

A.No. 49 of 2016

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

A.No. 70 of 2016

A.No. 72 of 2016

A.No. 100 of 2016 & IA No. 243 of 2016

A.No. 167 of 2016 & IA No. 352 of 2016

A.No. 198 of 2015 & 06 of 2016

A.No. 199 of 2015

A.No. 209 of 2015 & IA No. 346 of 2015

A.No. 225 of 2016

A.No. 294 of 2015 & IA No. 142 of 2016

IA No. 271 of 2016 in DFR No. 442 of 2016

IA No. 697 of 2016 in DFR No. 3536 of 2016

IA No.583 of 2016 in DFR No. 3034 of 2016

OP No. 02 of 2016 in DFR No. 3889 of 2016

A.No. 230 of 2014 & 231 of 2014 & Batch

A.No. 02 of 2017

A.No. 46 of 2016

A.No. 56 of 2016

A.No. 169 of 2015

A.No. 258 of 2015

A.No. 273 of 2013 & IA No. 441 of 2015 & 120 of 2016 & 139 of 2016

RP No. 19 of 2015 in A.No. 108 of 2014 & IA No. 360 of 2015 & 143 of 2016

RP No. 22 of 2015 in 108 of 2014

10.01.2017

A.No. 20 of 2015 & 21 of 2015

A.No. 32 of 2016 & 33 of 2016 & IA No. 86 of 2016

A.No. 41 of 2016 & IA No. 106 of 2016 & A.No. 54 of 2016 & IA No. 140 of 2016 & A.No. 73 of 2016 & IA No. 180 of 2016

A.No. 48 of 2016

A.No. 55 of 2016

A.No. 74 of 2015 & 102 of 2015

A.No. 122 of 2016 & IA No. 278 of 2016

A.No. 135 of 2016

A.No. 140 of 2016 & IA No. 307 of 2016

A.No. 144 of 2015 & IA No. 223 of 2015

A.No. 241 of 2016 & IA No. 520 of 2016 & 361 of 2016

A.No. 304 of 2016

A.No. 316 of 2016 & IA No. 656 of 2016

IA No. 614 of 2016 & 616 of 2016 in DFR No. 3353 of 2016

IA No. 618 of 2016 & 619 of 2016 in DFR No. 3354 of 2016

IA No. 621 of 2016 & 622 of 2016 in DFR No. 3355 of 2016

IA No. 753 of 2016 in DFR No. 3719 of 2016

A.No. 36 of 2016 & IA No. 91 of 2016

A.No 296 of 2015 & IA No. 477 of 2015 & 478 of 2015 & Batch

A.No. 11 of 2015 & IA No. 07 of 2016 & 08 of 2016 of 2016 & Batch

A.No. 212 of 2015 & IA No. 277 of 2016 & A.No. 282 of 2015

A.No. 242 of 2015 & IA No. 462 of 2015 & 463 of 2015

A.No. 266 of 2015 & IA No. 428 of 2015 & 429 of 2015

09.01.2017

A.No. 61 of 2016 & IA No. 153 of 2016

A.No. 145 of 2016 & 124 of 2016

A.No. 164 of 2015 & IA No. 264 of 2015 & A.No. 165 of 2015 & IA No. 267 of 2015

A.No. 175 of 2016 & IA No. 385 of 2016 & 519 of 2016

A.No. 200 of 2015 & 201 of 2015

A.No. 251 of 2016 & IA No. 763 of 2016

A.No. 283 of 2014 & 141 of 2015 & IA No. 222 of 2015 & Batch

A.No. 335 of 2016 & IA No. 714 of 2016 & 715 of 2016

A.No. 341 of 2016 & IA No. 742 of 2016

IA No. 538 of 2016 in A.No. 252 of 2016 & IA No. 538 of 2016

IA No. 728 of 2016 in DFR No. 3520 of 2016 & IA No. 726 of 2016

IA No. 741 of 2016 in DFR No. 3666 of 2016

A.No. 190 of 2015 & IA No. 324 of 2015

EP No. 02 of 2015 & IA No. 466 of 2015 7 482 of 2015 & 483 of 2015 & 78 of 2016 & 79 of 2016 & 119 of 2016 in A.No. 76 of 2013 & 82 of 2013

A.No. 86 of 2014 & IA No. 156 of 2014 & 163 of 2014 & 432 of 2015 & A.No. 233 of 2013 & IA No. 318 of 2013 & Batch

A.No. 250 of 2014 & IA No. 409 of 2014 & A.No. 284 of 2014 & IA No. 452 of 2014 & A.No. 297 of 2014 & IA No. 178 of 2015 & Batch

A.No. 259 of 2015

A.No. 277 of 2015 & IA No. 453 of 2015

IA No. 395 of 2015 in DFR No. 1665 of 2015

RP No. 09 of 2016 in 316 of 2013

06.01.2017

A.No. 140 of 2015 & IA No. 263 of 2016

A.No. 201 of 2016

A.No. 202 of 2016 & IA No. 746 of 2016 & 747 of 2016

A.No. 217 of 2016

A.No. 259 of 2016 & IA No. 540 of 2016

IA No. 651 of 2016 in A.No. 235 of 2015

IA No. 661 of 2016 in A.No. 264 of 2015

A.No. 128 of 2016

A.No. 131 of 2016 & IA No. 292 of 2016 & Batch

A.No. 159 of 2014 & IA No. 255 of 2014 & 256 of 2014 & A.No. 160 of 2016 & IA No. 257 of 2014 & 258 of 2014

A.No. 196 of 2016 & IA No. 418 of 2016 & 419 of 2016 & A.No. 197 of 2016 of 2016 & IA No. 420 of 2016 & 421 of 2016

A.No. 234 of 2016

A.No. 235 of 2016

A.No. 290 of 2016

A.No. 01 of 2014 & IA No. 05 of 2014

A.No. 50 of 2016 & IA No. 135 of 2016

A.No. 103 of 2016 & IA No. 248 of 2016

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

A.No. 160 of 2015 & IA No. 257 of 2015 & 258 of 2015

A.No. 167 of 2015 & IA No. 271 of 2015 & 272 of 2015

A.No. 172 of 2016

A.No. 263 of 2015

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

A.No. 298 of 2015

RP No. 15 of 2016 in A.No. 196 of 2015

RP No. 16 of 2015 in A.No. 177 of 2012

RP No. 16 of 2016 in A.No. 43 of 2015

RP No. 17 of 2015 in A.No. 178 of 2012

04.01.2017

A.No. 01 of 2017 & IA No. 01 of 2017

A.No. 164 of 2015 & IA No. 264 of 2015 & A.No. 165 of 2015 & IA No. 267 of 2015

A.No. 171 of 2016

A.No. 182 of 2016 & IA No. 762 of 2016

A.No. 221 of 2015 & IA No. 359 of 2015

A.No. 228 of 2016 & IA No. 491 of 2016 & 492 of 2016 & 645 of 2016

A.No. 240 of 2016

A.No. 281 of 2016 & IA No. 577 of 2016

A.No. 299 of 2016

A.No. 333 of 2016 & IA No. 711 of 2016

A.No. 339 of 2016 & IA No. 736 of 2016

IA No. 538 of 2016 in A.No. 252 of 2016

IA No. 587 of 2016 & 588 of 2016 in DFR No. 3033 of 2016

IA No. 676 of 2016 in A.No. 325 of 2016

IA No. 723 of 2016 in DFR No. 3716 of 2016

A.No. 226 of 2014 & IA No. 346 of 2014

A.No. 08 of 2016

A.No. 30 of 2015

A.No. 110 of 2015 & IA No. 176 of 2015 & Batch

A.No. 151 of 2015 & IA No. 250 of 2015 & 436 of 2015

A.No. 168 of 2015 & IA No. 437 of 2015

03.01.2017

A.No. 17 of 2016 & IA No. 35 of 2016

A.No. 170 of 2016

A.No. 260 of 2016 & IA No. 541 of 2016

A.No. 332 of 2016 & IA No. 706 of 2016

IA No. 710 of 2016 & 708 of 2016 in DFR No. 3024 of 2016

A.No. 62 of 2016 & IA No. 155 of 2016 & Batch

A.No. 153 of 2015

A.No. 256 of 2015

RP No. 06 of 2016 in A.No. 184 of 2013

RP No. 10 of 2016 in A.No. 185 of 2013

02.01.2017

A.No. 197 of 2015

A.No. 325 of 2016 & IA No. 676 of 2016

IA No. 455 of 2016 & 456 of 2016 in DFR No. 2152 of 2016

IA No. 729 of 2016 in A.No. 337 of 2016

IA No. 732 of 2016 in A.No. 338 of 2016

IA No. 745 of 2016 & 757 of 2016 in DFR No. 4166 of 2016

IA No. 748 of 2016 in A.No. 342 of 2016

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