NORTHERN REGIONAL LOAD DESPATCH CENTRE Vs. STATE
LAWS(ET)-2006-12-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 06,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THESE applications have been made under Clause (f) of Sub-section (1) of Section 94 of the Electricity Act, 2003 (the Act) read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for review of the Commission's notification dated 22.8.2006, regarding amendment of the Indian Electricity Grid Code (the Grid Code).
(2.) Heard the representatives of the petitioners on admission. Under Section 178, more particularly under Clause (g) of Sub-section (2) of Section 178 of the Act, the Commission is authorized to make regulations, to specify the Grid Code. The Grid Code made under Section 178 of the Act was notified in the Gazette on 17.3.2006, effective from 1.4.2006. Under the Grid Code as notified on 17.3.2006, the function of preparation of Regional Energy Accounts was assigned to the Regional Load Despatch Centres.
(3.) BY notification dated 22.8.2006, presently sought to be reviewed, also promulgated by virtue of powers under Section 178 of the Act, certain provisions of the Grid Code were amended. The effect of these amendments is that with effect from 1.9.2006, the function of preparation of Regional Energy Accounts has been assigned to the Regional Power Committee Secretariats. The applicants in all these applications feel aggrieved by transfer of function of preparation of Regional Energy Accounts from the Regional Load Despatch Centres to the Regional Power Committee Secretariats and accordingly seek review of the notification.;


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