BIHAR STATE ELECTRICITY BOARD Vs. POWER GRID CORPORATION OF INDIA LTD
LAWS(ET)-2006-2-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on February 14,2006

Appellant
VERSUS
Respondents

JUDGEMENT

Bhanu Bhushan, - (1.) THE petitioner has made this application for treatment of 220 kV D/C Birpara - Salakati transmission line and 220/132 kV sub-stations at Birpara and Salakati as inter-regional transmission assets between the Eastern Region (ER) and North-Eastern Region (NER), and sharing of transmission charges by the beneficiaries in these two regions, since March 1998 based on Ministry of Power notification of 3.3.1998, and from 1.4.2001 onwards in accordance with the terms and conditions notified by the Commission. THE Commission after hearing it on 8.12.2005, delegated the study of the matter to the one-member Bench with me as the Presiding Officer for appropriate recommendations to the Commission by virtue of powers under Section 97 of the Electricity Act, 2003.
(2.) In the contention of the petitioner, the transmission assets should be treated as inter-regional assets and the transmission charges shared accordingly. Other beneficiaries in ER have supported the petitioner. However, on the expected lines, the beneficiaries in NER have opposed the petitioner's plea. At the hearing of the case before the one-member Bench, the parties have reiterated their respective views. V D/C Birpara-Salakati transmission line with associated sub-stations was constructed by National Hydroelectric Power Corporation Ltd (NHPC) as a part of Chukha Transmission System for evacuation of power from Chukha Hydroelectric Project in Bhutan. The transmission line was declared under commercial operation in February 1987. It was transferred to the first respondent, Power Grid Corporation of India Ltd (PGCIL) in April 1992 along with other transmission assets, and is being maintained and operated by PGCIL since then.
(3.) PGCIL has been billing transmission charges for Chukha Transmission System from the beneficiaries in ER for the reason that the power generated at Chukha HEP is allocated to them. Accordingly, as per the Commission's order the beneficiaries in ER only are sharing the transmission charges for the transmission system, of which the assets in question have so far been considered as an integral part.;


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