NORTH EAST TRANSMISSION COMPANY LIMITED Vs. TRIPURA STATE ELECTRICITY CORPORATION LIMITED AND ORS.
LAWS(ET)-2015-4-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 01,2015

North East Transmission Company Limited Appellant
VERSUS
Tripura State Electricity Corporation Limited And Ors. Respondents

JUDGEMENT

- (1.) THE petitioner, North East Transmission Company Ltd. (NETCL), a joint venture company between Power Grid Corporation of India Limited (PGCIL), ONGC Tripura Power Company Ltd. (OTPCL) and the States of North -Eastern Region (Assam Electricity Grid Corporation Limited (AEGCL), Government of Tripura, Mizoram, Manipur and Meghalaya) is implementing 400 kV D/C Twin Moose Conductor Transmission Line from Palatana (in Tripura) to Bongaigaon (in Assam) associated with 726.6 MW (2X363.3 MW) Gas Based Combined Cycle Power Project (GBCCPP) of OPTCL at Tripura. The aforesaid transmission line is a trunk transmission line spread over 661 km (originally estimated as 650 km) traversing through the state of Tripura, Assam and Meghalaya for dispersal of power from OTPCL's generating station to North Eastern Region States.
(2.) THE petitioner was granted licence on 16.6.2009 under Section 14 of the Electricity Act, 2003 in Petition No. 16/2009 for the following transmission lines: - Consequent to planning of major 400 kV Transmission system associated with Palatana and Bongaigaon Generation Projects, States of Assam and Meghalaya expressed their requirements for 400 kV sub -stations to facilitate a strong electrical connectivity. Accordingly, in the 6th NERPC meeting held on 8.8.2008, it was approved that construction of Azara and Byrnihat Sub -stations would be undertaken by AEGCL and Meghalaya State Electricity Board (MeSEB) (now MeECL) respectively. In the 9th TCC and 9th NERPC meetings held on 11.8.2010 and 12.8.2010, it was further decided that AEGCL would carry out establishment of new 2X315 MVA, 400/220 kV sub -station at Azara by LILO of Silchar -Bongaigaon 400 kV D/C line and MeSEB (now MeECL) would establish Byrnihat Sub -station by LILO of one ckt of Silchar -Bongaigaon 400 kV D/C line.
(3.) THE petitioner has filed the instant petition seeking transmission tariff for the following assets: "(a) Asset -I: 400 kV D/C Palatana -Silchar Twin Moose Conductor Transmission Line -247 km; (b) Asset -II: 400 kV D/C Silchar -Byrnihat Twin Moose Conductor Transmission Line -210 km; (c) Asset -III: 400 kV D/C Byrnihat -Bongaigaon Twin Moose Conductor Transmission Line -204 km." The petitioner had also prayed for grant of provisional tariff for the three assets under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "2009 Tariff Regulations"). The Commission allowed the provisional tariff for the said transmission assets vide order dated 26.9.2012. Interlocutory Application (I.A.) No. 14/2014;


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