POWER GRID CORPORATION OF INDIA LIMITED Vs. ANDHRA PRADESH SOLAR CORPORATION PVT. LTD. AND ORS.
LAWS(ET)-2015-8-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 06,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Andhra Pradesh Solar Corporation Pvt. Ltd. And Ors. Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, Power Grid Corporation of India Limited (PGCIL), for seeking regulatory approval for undertaking the development of the transmission system for evacuation of power from the Solar Energy generators to be located within the Solar Power Park to be developed at NP Kunta, in Anantpur district of Andhra Pradesh. The petitioner has made the following prayers: "(a) Grant the Regulatory Approval for execution of the transmission system entrusted to the petitioner; and (b) Grant approval for inclusion of the asset for which transmission charges are to be recovered through the CERC (Sharing of Transmission charges and losses for ISTS), 2010."
(2.) GOVERNMENT of India planned to set up Solar Parks for promotion of Solar Power. Ministry of New and Renewable Energy (MNRE) vide letter dated 12.12.2014, conveyed the intent of Government of India to provide a framework for setting up at least 25 Solar Parks in different parts of the country with a target of over 20,000 MW installed capacity of solar power in a span of 5 years from 2014 -15 to 2018 -19. As regards the transmission and evacuation facility, the letter of MNRE stated as under: "8. Transmission and evacuation of power from solar park: Interconnection of each plot with pooling stations through 66 kV/other suitable voltage underground or overhead cable will be the responsibility of the solar project developer. The designated nodal agency will set up the pooling stations (with 400/220, 220/66 kV or as may be suitable switchyard and respective transformers) inside the solar park and will also draw transmission line to transmit power to 220 kV/400 KV sub -station. The responsibility of setting up a sub -station nearby the solar park to take power from one or more pooling stations will lie with the Central Transmission Utility (CTU) or the State Transmission Utility (STU), after following necessary technical and commercial procedures as stipulated in the various regulations notified by the Central/State Commission." The petitioner has submitted that on 16.9.2014, a meeting was held between Union Minister of State for Power, Coal and New and Renewable Energy and Chief Minister of Andhra Pradesh for setting up of Ultra Mega Solar Power Park in the State of Andhra Pradesh. Accordingly, Govt. of Andhra Pradesh vide its letter No. 2314/PR.II/2014 dated 26.9.2014 informed the petitioner about setting up of 1000 MW of Solar Park at NP Kunta at Anantpur district in Andhra Pradesh and requested to take up evacuation infrastructure to evacuate power from proposed solar power park.
(3.) THE petitioner has submitted that on 26.11.2014, Ministry of Power (MoP), Govt. of India convened a meeting with the representatives of the Central Electricity Authority (CEA), PGCIL and the Commission in which Ministry of Power informed that the tendering process for setting up of Solar Power Project in the Solar Power Park at NP Kunta already been started by NTPC. In the said meeting, it was decided that PGCIL would start the tendering process for construction of the transmission line within a year matching with the completion of the solar power project. In the said meeting, MoP directed PGCIL to seek regulatory approval from the Commission to construct the transmission lines as ISTS lines.;


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