POWER GRID CORPORATION OF INDIA LTD Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-11-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 22,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner seeks approval for incentive for the year 2003-04 based on availability of the transmission system in the Southern Region, in terms of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2001 (the regulations).
(2.) Member-Secretary, Southern Regional Electricity Board/Southern Regional Power Committee under letters dated 23.4.2004 and 28.7.2006 has certified the availability of transmission system in the region and for interregional assets during 2003-04 at 98.33% and 99.82%, respectively. It is noticed that the Southern Region Transmission System in interconnected with Eastern Regional transmission system through Gazuwaka HVDC back- to- back station which was under shut down during April 2003 to st July, 2003. Member-Secretary, SREB, while certifying availability of the transmission system in the region has construed associated D/C transmission lines as `unavailable` during the above noted period. According to the petitioner, the procedure adopted by Member-Secretary, SREB/SRPC is unfair.
(3.) DURING the hearing on 31.10.2006, the petitioner has explained that there was a by-pass arrangement for radial mode of power flow which ensured availability of the associated D/C lines. The petitioner has submitted that this arrangement had been used in the past also, based on which availability` was certified.;


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