NEYVELI LIGNITE CORPORATION LIMITED Vs. POWER GRID CORPORATION OF INDIA LTD
LAWS(ET)-2005-7-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 19,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner seeks review of the Commission's order dated 24.2.2005 in petition No.89/2004.
(2.) The review petition was listed for admission after notice to the respondents. With the consent of the representatives of the parties present at the hearing, the petition has been taken up for final disposal. The petitioner is engaged in the generation of electricity at three generating stations, namely, Thermal Power Station-I (TPS-I), Thermal Power Station-II (TPS-II) and Thermal Power Station-I (Expansion) (TPS-I Expansion) owned by it. These generating stations get supply of lignite from the dedicated linked mines also owned by the petitioner. The power requirements of lignite mines are met from TPS-II Stage-I and Stage-II. With effect from 1.1.2003, the petitioner was allocated 7.94% of the power generated from TPS-II, Stage-I and 5.95% from TPS-II, Stage-II for use of lignite mines. Therefore, from that date, the petitioner is one of the beneficiaries of TPS-II. The electricity allocated to the petitioner is conveyed from the generating station to the lignite mines through its own transmission network and without using any part of the regional transmission system.
(3.) THE petitioner was levied the transmission charges for Southern Regional Transmission System in proportion to the capacity allocated and the transmission losses with effect from 1.4.2004. THE petitioner had filed a petition (No.89/2004) wherein it had disputed its liability to share the transmission charges and pay the transmission losses. THE Commission by its order dated 24.2.2005 upheld the petitioner's contention that it was not liable to share the transmission charges and transmission losses. However, the Commission decided that the liability of the petitioner to share the transmission losses shall cease with effect from 1.3.2005, that is, prospectively. THE petitioner has sought review of this particular direction.;


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