TRIPURA STATE ELECTRICITY CORPORATION LIMITED AND ASSAM STATE ELECTRICITY BOARD Vs. POWER GRID CORPORATION OF INDIA LIMITED
LAWS(ET)-2006-12-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 27,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioners seek review of the Commission's order dated 9.5.2006 in Petition No. 3/2005 relating to sharing of transmission charges between Power Grid Corporation of India Ltd. (PGCIL) and the beneficiaries in North Eastern Region (NER).
(2.) The transmission charges in NER are charged based on Uniform Common Pool Transmission Tariff (UCPTT) which is in terms of paise per unit, operational in NER since 1992. The present UCPTT rate of 35 paise/unit is effective from 1.4.1998. The transmission charges collected based on UCPTT rate have been apportioned since 1.4.98 in following manner among PGCIL and the State Utilities in NER, whose assets form part of the Common Pool of the transmission assets in the region: JUDGEMENT_194_TLET0_20060.htm The Commission by its order dated 1.2.2002 in Petition No. 40/2000 had decided to continue the UCPTT rate of 35 paise/unit up to 31.3.2004 as the surplus transmission capacity was not made use of by the State Utilities because of lack of generation.
(3.) AFTER implementation of ABT in NER from 1.11.2003, PGCIL had filed petition No. 13/2004 in February 2004. One of the issues raised in that petition was for review of sharing of UCPTT rate of 35 paise/unit from 1.2.2000. The petition was disposed of by order dated 6.9.2004 with the direction to Member- Secretary, NEREB to expedite determination of revised UCPTT sharing formula since in the course of the proceedings the Commission was informed that reapportionment of UCPTT was under consideration of a Committee formed by NEREB.;


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