IN RE: CHIEF OPERATING OFFICER, CENTRAL TRANSMISSION UTILITY (CTU) AND ORS. Vs. STATE
LAWS(ET)-2015-8-18
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 05,2015

In Re: Chief Operating Officer, Central Transmission Utility (Ctu) And Ors. Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) SECTION 38(2) of Electricity Act 2003 (hereinafter "Act") provides that Central Transmission Utility (hereinafter "CTU") shall discharge all functions of planning and coordination with various agencies and shall ensure development of an efficient, co -ordinate and economical system of inter -State transmission lines. Relevant portion of Section 38(2) of the Act is extracted as under: "(2) The functions of the Central Transmission Utility shall be - (a) To undertake transmission of electricity through inter -State transmission system; (b) To discharge all functions of planning and co -ordination relating to inter -State transmission system with - (i) State Transmission Utilities; (ii) Central Government; (iii) State Governments; (iv) Generating companies; (v) Regional Power Committees; (vi) Authority; (vii) Licensees; (viii) Any other person notified by the Central Government in this behalf; (c) to ensure development of an efficient, co -ordinate and economical system of inter -State transmission lines for smooth flow of electricity from generating stations to the load centers;........."
(2.) SIMILARLY , Section 39(2) of Act provides that State Transmission Utility (hereinafter "STU") shall discharge all functions of planning and coordination with various agencies and shall ensure development of an efficient, co -ordinate and economical system of intra -State transmission lines. Section 39(2) of the Act is extracted as under: "(2) The functions of the State Transmission Utility shall be - (a) To undertake transmission of electricity through intra -State transmission system; (b) To discharge all functions of planning and co -ordination relating to intra -State transmission system with - (i) Central Transmission Utility; (ii) State Governments; (iii) Generating companies; (iv) Regional Power Committees; (v) Authority; (vi) Licensees; (vii) Any other person notified by the State Government in this behalf; (c) To ensure development of an efficient, co -ordinate and economical system of intra -State transmission lines for smooth flow of electricity from a generating station to the load centers;......." The above provisions stipulate that CTU and STUs shall coordinate with each other and with other agencies so that implementation of Inter -State Transmission System (hereinafter "ISTS") and associated downstream/upstream Intra -State Transmission System is done in a matching time frame so that no asset remains stranded or unutilized and the intended purpose/use of the transmission scheme is realized.
(3.) IN view of the above provisions, the Commission vide order dated 12.8.2014 directed CTU to submit a report enumerating the details of the ISTS Projects wherein associated downstream/upstream systems are not ready/incomplete/not matching with implementation of ISTS. The Commission also directed CTU to submit the complete associated schemes of the projects.;


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