s


         Home

         Profiles

         Causelist

         Listing for fresh matter

         Judgements

         Daily Orders

         Acts

         Rules
         Notification

         Related Links

       
 RTI


         Archives

         Contact Us

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
19.01.2018

A.No. 113 of 2015 & IA No. 183 of 2015 & 184 of 2015 & 185 of 2015 & 186 of 2015

A.No. 174 of 2016 & IA No. 380 of 2016

A.No. 292 of 2014 & IA No. 25 of 2015 & IA No. 216 of 2016 & IA No. 419 of 2017 & IA No. 49 of 2018

18.01.2018

A.No. 41 of 2017

A.No. 49 of 2016

A.No. 53 of 2017

A.No. 108 of 2017 & A.No. 142 of 2017 & IA No. 272 of 2017 & A.No. 184 of 2017 & IA No. 404 of 2017 7 648 of 2017

A.No. 141 of 2017 & IA No. 359 of 2017 & 37 of 2018

A.No. 157 of 2016

A.No. 158 of 2016 & IA No. 43 of 2018

A.No. 195 of 2017 & IA No. 495 of 2017 & 656 of 2017 & Batch

A.No. 214 of 2016

A.No. 236 of 2017 & IA No. 421 of 2017 & 957 of 2017

A.No. 243 of 2017 & IA No. 608 of 2017 & 657 of 2017 & 708 of 2017

A.No. 250 of 2017 & IA No. 624 of 2017

A.No. 252 of 2016

A.No. 279 of 2017 & IA No. 728 of 2017

A.No. 286 of 2017

A.No. 298 of 2014 & A.No. 86 of 2016 & IA No. 204 of 2016 & Batch

IA No. 658 of 2017 in DFR No. 2460 of 2017

IA No. 799 of 2017 in DFR No. 2766 of 2017

17.01.2018

A.No. 17 of 2014 & IA No. 23 of 2014 & A.No. 18 of 2014 & IA No. 24 of & Batch

A.No. 22 of 2017 & IA No. 694 of 2016

A.No. 36 of 2017

A.No. 55 of 2017

A.No. 60 of 2017 & IA No. 52 of 2018 & A.No. 171 of 2015 & IA No. 281 of 2015 & Batch

A.No. 140 of 2016

A.No. 171 of 2016

A.No. 208 of 2017 & IA No. 352 of 2017

A.No. 217 of 2016

A.No. 222 of 2014

A.No. 225 of 2016

A.No. 250 of 2016 & IA No. 899 of 2017

A.No. 260 of 2016 & IA No. 06 of 2018

A.No. 278 of 2016 & IA No. 573 of 2016

A.No. 307 of 2016

A.No. 362 of 2017

A.No. 369 of 2017

A.No. 373 of 2017

RP No. 07 of 2017 in A.No. 250 of 2015

RP No. 08 of 2017 in A.No. 242 of 2016

A.No. 06 of 2018 & IA No. 27 of 2018

A.No. 07 of 2018

A.No. 62 of 2016 & IA No. 155 of 2016 & A.No. 293 of 2015 & IA No. 476 of 2015 & Batch

A.No. 180 of 2015

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

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

A.No. 363 of 2017 & IA No. 976 of 2017 & 975 of 2017 & IA No. 60 of 2018

IA No. 28 of 2018 in DFR No. 4063 of 2017

16.01.2018

A.No. 43 of 2016

A.No. 70 of 2014

A.No. 99 of 2017 & IA No. 1124 of 2017

A.No. 150 of 2016

A.No. 172 of 2017 & IA No. 1144 of 2017

A.No. 227 of 2017

A.No. 238 of 2017 & IA No. 16 of 2018

A.No. 239 of 2017 & IA No. 602 of 2017

A.No. 288 of 2016 & 84 of 2017 & IA No. 97 of 2017 & 766 of 2017 & A.no. 85 of 2017 & IA No. 770 of 2017

A.No. 332 of 2016 & IA No. 706 of 2016 & 699 of 2017

A.No. 341 of 2017 & IA No. 686 of 2017 & 1146 of 2017

A.No. 342 of 2017 & IA No. 688 of 2017 & 1145 of 2017

A.No. 398 of 2017 & IA No. 756 of 2017

EP No. 05 of 2017 in A.No. 119 of 2015

IA No. 51 of 2018 in A.No. 201 of 2017 & IA No. 875 of 2017 & 514 of 2017 & 861 of 2017 & 48 of 2018

IA No. 53 of 2018 in A.No. 119 of 2016 & IA No. 668 of 2016 & 674 of 2015 & IA No. 53 of 2018 & Batch

IA No. 566 of 2017 & A.No. 390 of 2017 & IA No. 725 of 2017 & 1063 of 2017

IA No. 797 of 2017 in DFR No. 2985 of 2017

IA No. 245 of 2017 & 244 of 2017 in DFR No. 4191 of 2016

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

A.No. 07 of 2016

A.No. 12 of 2015 & 13 of 2015 & 14 of 2015

A.No. 77 of 2015

A.No. 259 of 2015

A.No. 263 of 2015

A.No. 286 of 2015 & A.No. 328 of 2016 & IA No. 928 of 2017

A.No. 389 of 2017

EP No. 01 of 2018 in A.No. 138 of 2013

EP No. 02 of 2018 in A.No. 137 of 2013

IA No. 07 of 2016 in A.No. 11 of 2015 & IA No. 388 of 2016

IA No. 26 of 2018 in DFR No. 3966 of 2017

15.01.2018

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

A.No. 47 of 2017 & IA No. 05 of 2017 & 41 of 2018

A.No. 87 of 2017 & IA No. 40 of 2018

A.No. 113 of 2016 & 114 of 2016

A.No. 152 of 2016

A.No. 162 of 2016 & IA No. 570 of 2016 & A.No. 46 of 2017

A.No. 174 of 2017 & IA No. 414 of 2017 & 1065 of 2017 & 1066 of 2017

A.No. 205 of 2017

A.No. 212 of 2017 & IA No. 110 of 2017

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

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

A.No. 229 of 2016

A.No. 271 of 2017

A.No. 281 of 2017 & IA No.1143 of 2017

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

A.No. 291 of 2017 & 292 of 2017

A.No. 321 of 2016

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

A.No. 380 of 2017 & IA No. 528 of 2017 & A.No. 381 of 2017 & IA No. 524 of 2017

IA No. 572 of 2017 in A.No. 232 of 2017 & IA No. 621 of 2017

A.No. 04 of 2018 & IA No. 24 of 2018

A.No. 05 of 2018

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

A.No. 234 of 2015

A.No. 355 of 2017

A.No. 376 of 2017 & IA No. 1043 of 2017

IA No. 19 of 2018 & 20 of 2018 in DFR No. 3565 of 2017

IA No. 1084 of 2017 in DFR No. 3334 of 2017

IA No. 1104 of 2017 in DFR No. 3883 of 2017

12.01.2018

A.No. 39 of 2017 & IA No. 93 of 2017 & 94 of 2017 & 95 of 2017 & 187 of 2017

A.No. 45 of 2017 & IA No. 124 of 2017

A.No. 59 of 2014 & IA No. 111 of 2014 & A.no. 120 of 2014

A.No. 155 of 2014

A.No. 259 of 2015

A.No. 366 of 2017 & IA No. 933 of 2017

11.01.2018

A.No. 52 of 2017 & IA No. 145 of 2017 & A.No. 102 of 2017 & IA No. 149 of 2017

A.No. 65 of 2017 & IA No. 894 of 2017

A.No. 91 of 2017 & IA No. 1044 of 2017 & 1151 of 2017

A.No. 106 of 2016 & 17 of 2015 & 18 of 2015

A.No. 146 of 2017

A.No. 176 of 2016

A.No. 177 of 2016

A.No. 177 of 2017

A.No. 194 of 2016 & IA No. 415 of 2016

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

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

A.No. 232 of 2016 & IA No. 496 of 2016 & 530 of 2016

A.No. 260 of 2017

A.No. 264 of 2017

A.No. 339 of 2017 & IA No. 1062 of 2017

IA No. 39 of 2018 DFR No. 96 of 2018

IA No. 659 of 2017 in DFR No. 2432 of 2017 & IA No. 1117 of 2017

IA No. 840 of 2017 in A.No. 330 of 2017

A.No. 121 of 2015

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

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

A.No. 283 of 2015

A.No. 372 of 2017

A.No. 377 of 2017

A.No. 393 of 2017 & IA No. 1128 of 2017

A.No. 403 of 2017 & IA No. 1179 of 2017

A.No. 404 of 2017

IA No. 1182 of 2017 in DFR No. 3713 of 2017

IA No. 1185 of 2017 in DFR No. 3706 of 2017

A.No. 28 of 2016

A.No. 202 of 2015 & IA No. 339 of 2015 & A.No. 264 of 2015 & IA No. 420 of 2015

A.No. 235 of 2015 & A.No. 191 of 2015 & IA No. 331 of 2015

10.01.2018

A.No. 01 of 2017

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

A.No. 31 of 2017

A.No. 32 of 2017

A.No. 42 of 2017

A.No. 55 of 2015 & IA No. 75 of 2015

A.No. 86 of 2017

A.No. 90 of 2016

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

A.No. 144 of 2017 & IA No. 366 of 2017 & 1153 of 2017

A.No. 147 of 2017 & IA No. 1035 of 2017

A.No. 148 of 2017 & IA No. 379 of 2017

A.No. 201 of 2017 & IA No. 875 of 2017 & 514 of 2017 & 861 of 2017

A.No. 255 of 2017 & IA No. 993 of 2017 & 12 of 2018

A.No. 256 of 2017 & IA No. 954 of 2017

A.No. 267 of 2016 & IA No. 562 of 2016 & A.No. 190 of 2017

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

A.No. 335 of 2017 & IA No. 737 of 2017

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

A.No. 343 of 2017 & IA No. 285 of 2017

A.No. 350 of 2017 & IA No. 722 of 2017

A.No. 351 of 2017

A.No. 352 of 2017

DFR No. 3355 of 2017 & IA No. 843 of 2017

IA No. 33 of 2018 in A.No. 59 of 2017 & IA No. 165 of 2017 & 331 of 2017 & 937 of 2017 & 938 of 2017

IA No. 34 of 2018 & 38 of 2018 in A.No. 153 of 2017

IA No. 131 of 2017 & 132 of 2017 & 829 of 2017 in DFR No. 254 of 2017

IA No. 983 of 2017 in DFR No. 3862 of 2017

A.No. 50 of 2016

A.No. 56 of 2016

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

A.No. 185 of 2015

A.No. 256 of 2015

A.No. 348 of 2017

A.No. 399 of 2017 & IA No. 1164 of 2017

A.No. 401 of 2017

IA No. 1174 of 2017 in DFR No. 3655 of 2017

A.No. 28 of 2016 & Batch1

A.No. 402 of 2017 & IA No. 117 of 2017

IA No. 10 of 2018 in A.No. 02 of 2018 & IA No. 09 of 2018

IA No. 10 of 2018 in A.No. 02 of 2018

09.01.2018

IA No. 21 2018 in A.No. 163 OF 2017 & IA No. 399 of 2017

A.No. 56 of 2017 & IA No. 155 of 2017 & 444 of 2017

A.No. 79 of 2017

A.No. 111 of 2017

A.No. 143 of 2017 & IA No. 22 of 2018

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

A.No. 193 of 2017

A.No. 194 of 2017 & IA No. 490 of 2017 & 1172 of 2017

A.No. 202 of 2017 & IA No. 956 of 2017 & A.No. 203 of 2017

A.No. 267 of 2015 & 213 of 2015 & A.No. 206 of 2014

A.No. 283 of 2014 & 141 of 2015 & A.No. 30 of 2016 & IA No. 82 of 2016 & A.No. 31 of 2016 & IA No. 84 of 2016

A.No. 290 of 2017 & IA No. 519 of 2017 & 518 of 2017

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

A.No. 319 of 2016 & IA No. 665 of 2016 & 536 of 2017

A.No. 325 of 2017

A.No. 337 of 2017

A.No. 338 of 2017

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

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

IA No. 08 of 2018 in A.No. 03 of 2018 & IA No. 18 of 2018 & 17 of 2018

A.No. 20 of 2015

A.No. 21 of 2015

A.No. 95 of 2017 & 105 of 2017 & 173 of 2017

A.No. 151 of 2015 & IA No. 250 of 2015 & 436 of 2015 & IA No. 55 of 2017 & 538 of 2017

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

A.No. 169 of 2015

A.No. 182 of 2015

A.No. 193 of 2015 & IA No. 13 of 2018 & 15 of 2018

A.No. 234 of 2015

A.No. 349 of 2017 & IA No. 945 of 2017 & 944 of 2017

A.No. 400 of 2017 & IA No. 1166 of 2017 & 1167 of 2017

IA No. 1141 of 2017 in DFR No. 3756 of 2017

IA No. 1168 of 2017 in DFR No. 3557 of 2017

A.No. 28 of 2016 & 235 of 2015 & A.No. 191 of 2015 & IA No. 331 of 2015 & Batch

08.01.2018

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

A.No. 88 of 2017

A.No. 223 of 2015 & 225 of 2015 & A.No. 237 of 2015 & IA No. 165 of 2016

A.No. 244 of 2016 & A.No. 245 of 2016

A.No. 278 of 2017 & IA No. 731 of 2017

A.No. 309 of 2017

A.No. 319 of 2017

A.No. 320 of 2017

A.No. 321 of 2017

A.No. 326 of 2017

EP No. 02 of 2017 in A.No. 338 of 2016

IA No. 573 of 2017 in DFR No 2130 of 2017

IA No. 792 of 2017 in DFR No. 2863 of 2017

IA No. 1035 of 2017 in A.No. 147 of 2017

RP No. 06 of 2017 in A.No. 74 of 2015

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

A.No. 137 of 2015 & IA No. 219 of 2015

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

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

A.No. 354 of 2017

A.No. 355 of 2017

A.No. 376 of 2017 & IA No. 1043 of 2017

IA No. 03 of 2018 in A.No. 01 of 2018 & IA No. 02 of 2018 & 01 of 2018

IA No. 10 of 2018 in A.No. 02 of 2018 & IA No. 09 of 2018

IA No. 1140 of 2017 in DFR No. 3779 of 2017

IA No. 1150 of 2017 & 1147 of 2017 in DFR No. 3235 of 2017

IA No. 1155 of 2017 in DFR No. 3523 of 2017

A.No. 153 of 2015

05.01.2018

A.No. 97 of 2017 & IA No. 158 of 2017

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

A.No. 122 of 2015 & IA No. 194 of 2015 & IA No. 898 of 2017 & A.No. 125 of 2016 & IA No. 280 of 2016

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

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

A.No. 160 of 2017 & IA No. 279 of 2017 of 614 of 2017

A.No. 218 of 2016

A.No. 290 of 2016 & IA No. 709 of 2017

A.No. 08 of 2016

A.No. 76 of 2015

A.No. 356 of 2017 & IA No. 967 of 2017

A.No. 953 of 2017 in DFR No. 3476 of 2017

IA No. 08 of 2018 in DFR No. 29 of 2018

IA No. 11 of 2018 in A.No. 02 of 2018 & IA No. 10 of 2018 & 09 of 2018

IA No. 876 of 2017 in DFR No. 3045 of 2017 & IA No. 994 of 2017

RP No. 08 of 2016 in OP No. 01 of 2015

A.No. 28 of 2016 & 235 of 2015 & A.No. 191 of 2015 & IA No. 331 of 2015 & Batch

04.01.2018

A.No. 18 of 2016

A.No. 54 of 2016 & IA No. 140 of 2016 & A.No. 41 of 2016 & IA No. 106 of 2016 & Batch

A.No. 93 of 2017

A.No. 116 of 2017 & IA No. 742 of 2017 & 751 of 2017

A.No. 125 of 2017

A.No. 144 of 2015

A.No. 189 of 2017

A.No. 214 of 2015 & 215 of 2015

A.No. 229 of 2017

IA No. 573 of 2017 in DFR No. 2130 of 2017

A.No. 95 of 2017

A.No. 101 of 2015

A.No. 271 of 2015 & IA No. 438 of 2015

A.No. 386 of 2017 & IA No. 1097 of 2017

RP No. 04 of 2016 in A.No. 255 of 2013

03.01.2018

A.No. 205 of 2017

A.No. 391 of 2017 & IA No. 796 of 2017

IA No. 470 of 2017 & IA No. 471 of 2017 in DFR No. 1787 of 2017

A.No 110 of 2015 & IA No. 176 of 2015 & 177 of 2015 & Batch

A.No. 138 of 2015

A.No. 232 of 2014 & IA No. 369 of 2014

IA No. 03 of 2018 in A.No. 01 of 2018 & IA No. 02 of 2018

A.No. 258 of 2015

02.01.2018

A.No. 112 of 2017 & IA No. 312 of 2017 & 1133 of 2017

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

IA No. 597 of 2016 in A.No. 292 of 2016

A.No. 77 of 2015

A.No. 388 of 2017 & IA No. 1103 of 2017

 
<< Previous
     


Appellate Tribunal For Electricity, 7th Floor, Core 4, SCOPE Complex, Lodhi Road, New Delhi-110003.
1