TORRENT POWER TRANSMISSION COMPANY PVT LTD Vs. STATE
LAWS(ET)-2006-10-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 31,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for grant of licence for construction and maintenance of the transmission lines and other facilities (hereinafter referred to as "the transmission system") for evacuation of power from 1100 MW Sugen Combined Cycle Power Project at Akhakol in the State of Gujarat, being set up by Torrent Power Generation Ltd., (TPGL) to the beneficiaries in Ahmedabad and outside the State. THE applicant is a joint venture company promoted by Torrent Power AEC Ltd (TPAL) and Power Grid Corporation of India Ltd (PGCIL).
(2.) TPGL, the generating company, is stated to have applied for open access to the Central Transmission Utility (CTU) for evacuation of power. However, it is stated that in view of the capacity constraints, it was not found possible to use the existing transmission lines for this purpose. The applicant has placed on record a copy of the minutes of the meeting held by Secretary, Ministry of Power on 25.8.2005. In the said meeting, PGCIL is stated to have agreed to form a joint venture with TPGL to construct the transmission system with 26% of equity, and the balance 74% of equity by TPGL. The cost of the transmission system is stated to be Rs. 471.78 crore. Pgcil in its capacity as CTU has recommended grant of licence to the applicant.
(3.) WE have heard Shri M.G. Ramachandran, Advocate, for the applicant and also the representative of CTU.;


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