NORTHERN REGIONAL LOAD DESPATCH CENTRE Vs. POWER DEVELOPMENT DEPARTMENT GOVT OF JAMMU AND KASHMIR
LAWS(ET)-2005-6-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 29,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN the present petition, the petitioner has sought directions to the respondents to follow the provisions of INdian Electricity Grid Code (IEGC), particularly clause 7.4.5 thereof and to limit the overdrawls from the regional grid and to maintain frequency within 49.0-50.5 Hz band so as to ensure security and safety of the regional grid, in keeping with the provisions of clause 7.4.4.
(2.) The relevant provisions of IEGC are extracted below: "7.4.4 Provided that the states through their SLDCs shall always endeavour to restrict their net drawal from the grid to within their respective drawal schedules, whenever the system frequency is below 49.5 Hz. When the frequency falls below 49.0 Hz, requisite load shedding shall be carried out in the concerned State (s) to curtail the over-drawal". 7.4.5 The SLDCs/STUs shall regularly carry out the necessary exercises regarding short-term and long-term demand estimation for their respective States, to enable them to plan in advance as to how they would meet their consumers' load without overdrawing from the grid." It has been stated that respondents 1 to 3 have overdrawn power from the regional grid during the months of December 2004 and January 2005, the details of which have been placed on record. The extent of overdrawl, as given by the petitioner, varies from 2000 to 5000 MWh/day. The petitioner is stated to have issued instructions to the respondents emphasising the need for observing grid parameters. It is alleged that these efforts have not met with the desired level of success. The petitioner has placed on record the communications sent by it to respondents 1 to 3.
(3.) THE petitioner is primarily aggrieved by the actions of respondents 1 to 3. However, reply to the petition has been filed only by respondent 3, that is, Rajasthan Rajya Vidyut Prasaran Nigam Limited. In its reply, respondent 3 has not denied the allegations of overdrawl. It has, however, stated that after receipt of instructions from the petitioner, action to impose unscheduled load shedding was taken so that the frequency could be restored to its normative operating range. This respondent, in its reply, has listed a number of steps taken to curtail overdrawl from the regional grid. This respondent has undertaken to abide by the provisions of IEGC in future.;


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