Download as PDF Print
GOVERNMENT OF INDIA
MINISTRY OF POWER
LOK SABHA
STARRED QUESTION NO: 357
ANSWERED ON:  05.02.2004
SUPPLY OF ELECTRICITY BY DVC
RAM TAHAL CHOUDHARY
Will the Minister of



POWER be pleased to state:-




(a) the names of the States to whom the Damodar Valley Corporation is supplying electricity;

(b) the dues the States owe to DVC, State-wise;

(c) the strategy adopted by the DVC to recover the dues from those States; and

(d) the reasons for snapping the supply to Jharkhand State?


ANSWER
THE MINISTER OF POWER ( SHRI ANANT GANGARAM GEETE )

(a) to (d) : A Statement is laid on the Table of the House.

STATEMENT REFERRED TO IN REPLY TO PARTS (a) TO (d) OF STARRED QUESTION NO. 357 TO BE ANSWERED IN THE LOK SABHA ON 05.02.2004 REGARDING SUPPLY OF ELECTRICITY BY DVC.

(a) : Jharkhand and West Bengal.

(b) : Dues the States (State Electricity Boards) owe to DVC are as under :

SL. 	STATE/STATE 				TOTAL (RS. IN CRORES)
NO.	ELECTRICITY BOARD			Past Dues		Current dues from 1.10.2000

1. Bihar State Electricity Board 1169.08 NIL
2. Jharkhand State Electricity Board 1074.00 586.48


(c) & (d) : As regards the earlier dues which are covered under the Tripartite Agreement, Bihar has signed the Tripartite Agreement in March, 2003 and Jharkhand has signed the same in December, 2003. This enables DVC to recover the amount through issue of Bonds by the respective State Governments. As regards current dues, supply regulations for specific durations were resorted to by Damodar Valley Corporation. Jharkhand State Electricity Board is yet to open a Letter of Credit for payment of their dues.


Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat