NORTHERN REGIONAL LOAD DESPATCH CENTRE Vs. UTTAR PRADESH POWER CORPORATION LIMITED
LAWS(ET)-2006-5-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 09,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by Northern Regional Load Dispatch Centre (NRLDC) in terms of our order dated 27.4.2006 in Petition No. 4/2006, wherein RLDCs were granted liberty to place before the Commission the instances of undisciplined overdrawals by the State Electricity Boards and other State utilities so that the Commission could deal with the situation, wherever warranted, in accordance with law. NRLDC has prayed for penal action against the respondent, Uttar Pradesh Power Corporation Ltd., (UPPCL) under Sections 29 and 142 of the Electricity Act, 2003 (the Act). Background
(2.) NRLDC had filed Petition No. 4/2006 on 13.1.2006 praying for rationalisation of Unscheduled Interchange (UI) price vector and establishment of payment security mechanism for UI charges. During the course of the hearing of the above petition, the Commission took note of the prevailing situation of deteriorating frequency, particularly in the Northern Region, and expressed its deep concern and accordingly, the need to ensure grid stability was emphasised. Therefore, the Commission deliberated on measures considered absolutely necessary to protect the grid from collapsing and had issued several directions with this objective. The following directions in our order dated 27.4.2006 are pertinent in the context of the present proceedings: 12. Considering the seriousness of the matter of sustained low frequency which is precursor of grid failure leading to collapse of large Power Systems and its disastrous consequences, we issue the following directions: (a) Stringent penal action shall be taken against State Electricity Boards/its successors, Distribution Utilities responsible for endangering the grid security by overdrawing, in violation of the Grid Code and disobeying the instructions of the Regional Load Despatch Centres (RLDCs). RLDCs are at liberty to place before the Commission the instances of undisciplined overdrawals so that the Commission could deal with the situation, wherever warranted in accordance with law. ... Statutory provisions Clause 5.2(l) of the Indian Electricity Grid Code (IEGC) specified by the Commission by virtue of its statutory powers requires all the regional constituents to make all possible efforts to ensure that the grid frequency remains within the 49.0- 50.5 Hz band, the frequency within which steam turbines conforming to IEC specifications can safely operate continuously.
(3.) CLAUSE 6.4.5 of the IEGC states, 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 load without overdrawing from the grid.;


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