Petitions Status
As on 31/12/2020
S. No.
Petition No.
Petitioner
Subject
Status
1
733/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV Kahalgaon Transmission System in Eastern Region
Preliminary Scrutiny
2
732/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i)   Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii)  Determination of Transmission tariff for 2019-24  tariff block 

For Assets under ?Common Scheme for 765 kV Pooling Station and Network for NR, Import by NR from ER and Common Scheme for network for WR and Import by WR from ER and from NER/SR/WR via ER? in Northern, Eastern & Western  Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Preliminary Scrutiny
3
731/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation- 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Asset 1-  OPGW link  for Betual -Khandwa under Central Sector, Asset 2: OPGW link (125km) for Mauda-Wardha under Central Sector, Asset 3: 6 no. OPGW link (92.66km) under State l Sector Asset 4A: 3 no. OPGW link (656.926km) under Central Sector, Asset 4B: OPGW link for Korba-Birsinghpur under Central Sector, Asset 5A: OPGW link (15.462km) for 400kV Xeldom-Madgaon under State sector , Asset 5B: OPGW link for 400kV Vapi?Magarwada under Central Sector and Asset 6: 9 no. of OPGW link under State Sector- OPGW link (169km) for) associated ?Establishment of Fibre Optic Communication System in Western Region under Master Communication Plan (Additional Requirement)? tariff block 2014-19 period.
Preliminary Scrutiny
4
730/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Ramagundam Super Thermal Power Station Stage-I & II (3X200+ 3X500 MW)  in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Preliminary Scrutiny
5
729/MP/2020
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 19.08.2019 passed in Petition No. 17/MP/2019 and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 19.08.2019 passed in Petition No. 17/MP/2019
Preliminary Scrutiny
6
728/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition under Regulation-24, 111 & 113 of the CERC (Conduct of Business) Regulations, 1999 and Regulation-76 (Power to Relax) & Regulation-77 (Power to Remove Difficulty) of CERC (Terms & Conditions of Tariff) Regulations, 2019 for removal of difficulty with regard to tariff recovery for Unified Network Management System (U-NMS) project.
Preliminary Scrutiny
7
727/MP/2020
Mytrah Energy (India) Private Limited (MEIPL)
PETITION UNDER SECTION 79(1)(C) & SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 32 AND 33A CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF CONNECTIVITY, LONG TERM AND MEDIUM TERM OPEN ACCESS IN INTER STATE TRANSMISSION AND RELATED MATTERS) REGULATIONS, 2009 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING INTER ALIA RELAXATION OF CLAUSE 11.2 OF THE DETAILED PROCEDURE ISSUED BY THE CENTRAL ELECTRICITY REGULATORY COMMISSION FOR �GRANT OF CONNECTIVITY TO PROJECTS BASED ON RENEWABLE SOURCES TO THE INTER STATE TRANSMISSION SYSTEM� DATED 15.05.2018 AND ADJUDICATING THE DISPUTE THAT HAS ARISEN IN RELATION TO THE AGREEMENTS ENTERED BETWEEN CENTRAL TRANSMISSION UTILITY AND THE PETITIONER HEREIN.
Preliminary Scrutiny
8
726/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Truing up application under Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive for NERLDC for control period 2014-19.
Preliminary Scrutiny
9
725/MP/2020
Power System Operation Corporation Ltd (POSOCO)
PETITION FILED IN COMPLIANCE TO CERC's ORDER IN PETITION NO. 61/MP/2019 DATED 27th JAN, 2020, WHEREBY IT HAS DIRECTED POSOCO TO FILE THE PETITION BEFORE COMMISSION WITH ALL THE FACTS OF CASE FOR COMMISSION TO TAKE THE APPROPRIATE ACTION.
Preliminary Scrutiny
10
724/MP/2020
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
SRLDC PLI truing up petition for for control period 2014-19.
Preliminary Scrutiny
11
723/MP/2020
Azure Power Maple Private Limited (APMPL)
PETITION UNDER SECTION 79(1)(B) READ WITH SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 FOR THE DECLARATION OF 'CHANGE IN LAW' EVENT DUE TO INTRODUCTION AND IMPOSITION OF SAFEGUARD DUTY BY WAY OF  NOTIFICATION NO. 2/2020-CUSTOMS (SG) DATED 29.07.2020 ISSUED BY THE DEPARTMENT OF REVENUE, MINISTRY OF FINANCE, GOVERNMENT OF INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENT DATED 27.11.2019 EXECUTED BETWEEN THE PETITIONER AND THE RESPONDENT NO. 1.
Preliminary Scrutiny
12
722/MP/2020
Azure Power Forty One Private Limited (APFOPL)
PETITION UNDER SECTION 79(1)(B) READ WITH SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 FOR THE DECLARATION OF 'CHANGE IN LAW' EVENT DUE TO INTRODUCTION AND IMPOSITION OF SAFEGUARD DUTY BY WAY OF  NOTIFICATION NO. 2/2020-CUSTOMS (SG) DATED 29.07.2020 ISSUED BY THE DEPARTMENT OF REVENUE, MINISTRY OF FINANCE, GOVERNMENT OF INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENTS DATED 17.09.2019 EXECUTED BETWEEN THE PETITIONER AND THE RESPONDENT NO. 1.
Preliminary Scrutiny
13
721/AT/2020
NHPC LTD
Petition under, Section 63 of the Electricity Act, 2003 for adoption of Tariff for the ISTS Grid connected Solar Photo Voltaic projects of 2000 MW selected through Competitive Bidding Process as per the Guidelines issued by Ministry of Power, Govt. of India on 03.08.2017 and its amendments thereof.
Preliminary Scrutiny
14
720/MP/2020
Coastal Gujarat Power Limited (CGPL)
Petition under Sections 79 and 94 of the Electricity Act 2003 read with the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Preliminary Scrutiny
15
719/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
 
for Asset-1(a): 400 kV Allahabad-Meja line-1 alongwith 1 no 400 kV Allahabad bay (DOCO: 10.11.2016), Asset-1(b): 400 kV Allahabad-Meja line-II alongwith 1 no 400 kV Allahabad bay (DOCO: 10.2.2017) under �Transmission System Associated With Meja TPS�.
Preliminary Scrutiny
16
718/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulations8(3) (Chapter-3), 54 (Power to Relax), and 55 (Power to Remove Difficulty) (Chapter-10) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2014,  for recovery of the impact of enhancement of gratuity limit during the financial year 2017-18 in respect of  all the eight power stations of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
17
717/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Sections 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 27(1) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 forapproval of proposal for Reconstruction, Renovation & Modernization for life extension beyond the normal useful life in respect of  Kopili Power Station (4x50 MW = 50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
18
716/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Combined Assets of Transmission System associated with Northern Region   Strengthening Scheme-XXII in Northern Region

Asset I: 400 kV D/C Kishenpur-Samba transmission line along   with        bays at both ends, 01 no. 315 MVA, 400/220 kV ICT-I along with associated bays at Samba and 03 nos. 220 kV line bays.(DOCO: 01.04.2013)

Asset II:  400/220 kV, 315 MVA ICT-II at Samba Sub-Station along with associated bays and three nos. 220 kV line bays. (DOCO: 01.04.2013)

Asset III: One no. 400 kV, 80 MVAR Bus Reactor at Samba Sub-Station along with associated bays (DOCO: 01.04.2013
Preliminary Scrutiny
19
715/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For 400 kV S/C Chamera II pooling Station Transmission Line  400/220kV GIS Pooling Station at Rajera with 400/220kV 315 MVA ICT I and ICT II under Chamera II System and 400kV S/C Chamera II pooling Station Transmission Line 400/220kV GIS Pooling Station at Rajera with 80 MVAR Bus Reactor at Pooling Point under Chamera II System.
Preliminary Scrutiny
20
714/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For system associated with Enhancement of Transmission Capacity of East-West Corridor of Northern Region consisting of  

Asset I Combined Elements of (a) 30% FSC on 400 kV Bareilly-Mandola CKT 1 & CKT 2 at Bareilly (b) 45% FSC on 400 kV D/C Unnao Bareilly CKT 1 & CKT 2 at Unnao and (c) 30% FSC on 400 kV Gorakhpur Lucknow CKT 1 at Lucknow and

Asset-II 30% FSC on 400 kV Gorakhpur-Lucknow CKT 2 at Lucknow
Preliminary Scrutiny
21
713/TT/2020
DAMODAR VALLEY CORPORATION (DVC)
NEW T&D ASSET/ELEMENT ADDED AFTER 31.03.2014 AND COMBINED WITH EXISTING T&D SYSTEM (AS ON 31/03/2014)  ASSET BASE: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR COMBINED TRANSMISSION AND DISTRIBUTION SYSTEM OF DVC ( NEW T&D ELEMENT ADDED WITH ASSET BASE OF EXISTING T&D SYSTEM)
Preliminary Scrutiny
22
712/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block
For transmission system associated with Bairasuil in Northern Region
Preliminary Scrutiny
23
711/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

        for Asset-I: New EMS/SCADA at SLDCs of UPPTCL, RRVPNL, DTL, HVPNL, BBMB, PSPTCL, HPSEBL and J&K PDD (DOCO 31.12.2015) , Asset-II: New EMS/SCADA at SLDCs of UPPTCL and J&K PDD under �Expansion and Replacement of existing SCADA/EMS System at SLDC�s of Northern Region (NR ULDC Phase-II)
Preliminary Scrutiny
24
710/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation-86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i)         Truing up of Transmission tariff for 2009-14 tariff block and
            (ii)        Truing up of Transmission tariff for 2014-19 tariff block and 
            (iii)       Determination of Transmission tariff for 2019-24 tariff block 

in respect of combined Assets consisting of Asset-1: 765 kV S/C Moga-Bhiwani transmission line (DOCO: 1.6.2012), Asset-2:765 kV S/C Jattikalan-Bhiwani transmission line associated with 765 kV system (DOCO: 1.10.2012), Asset-3: LILO of both circuits of 400 kV D/C Bamnauli-Mundka/Bawana at  Jatikalan 765/400 kV Sub-station, (DOCO: 1.10.2012), Asset-4: Agra � Jatikalan 765 kV S/C Transmission Line, (DOCO :1.5.2013), Asset-5: Agra � Meerut 765 kV S/C Transmission Line (DOCO 1.6.2013) covered under �765 kV System for central part of Northern Grid Part-I in Northern Region�.
Preliminary Scrutiny
25
709/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i)   Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii)  Determination of Transmission tariff for 2019-24  tariff block 

For Assets under �Transmission System for phase �I Generation projects in Orissa - Part A� in Eastern Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Preliminary Scrutiny
26
708/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
 for Asset-I: Replacement of 1X100MVA, 220/132kV ICT-II by 1X200MVA,220/132kV ICT-II at Raebareli S/s (DOCO: 19.02.2018), Asset-II: Replacement of 1X100MVA, 220/132kV ICT-III by 1X200MVA,220/132kV ICT-III at Raebareli S/s (DOCO: 01.12.2017) under �Augmentation of Transformation Capacity at Raebareli & Sitarganj 220/132kV Substations
Preliminary Scrutiny
27
707/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from Actual DOCO to 31-03-2024 for Madhugiri � Yelahanka 400kV D/C (Quad) Line with a small portion to be strung on multi-circuit tower of the SRSS-XII scheme with high ampacity conductor in Bengaluru area along with associated bays & equipments at Madhugiri Substation and Yelahanka GIS under "Transmission system associated with System strengthening -XIII in southern regional grid"
Preliminary Scrutiny
28
706/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For transmission system associated with Auraiya Gas Power Project in Northern Region
Preliminary Scrutiny
29
705/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
(i) Truing up of transmission tariff for 2014-19 tariff  block and
(ii) Determination of transmission tariff for 2019-24  tariff block 

in respect of Asset -I: Central Sector Portion of 1030.426 km (DOCO � 01.08.2014), Asset-II: Central sector portion of 2186.339 kms (DOCO � 01.04.2016), Asset-III: BBMB portion of 208.438 kms (DOCO � 01.04.2016), Asset-IV: Central sector portion of 1646.039 kms (DOCO � 20.01.2018) & Asset-V: BBMB portion of 2.35 kms (DOCO � 20.01.2018) under �Establishment of Fibre Optic communication system in Northern region.
Preliminary Scrutiny
30
704/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 For Asset A1: 2 Nos. Line bays along with 2 Nos. 50 MVAR Line Reactors (charged as bus reactor) at Jabalpur Pooling Station and Asset B1 : MB TPS (Anuppur)-Jabalpur Pooling Station 400 kV D/C (triple Snowbird) line under Transmission System for connectivity of MB Power(M.P.) Limited� in Western Region.
Preliminary Scrutiny
31
703/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 04 nos of Assets under Eastern Region Strengthening scheme I in Eastern Region.
Preliminary Scrutiny
32
702/GT/2020
NHPC LTD
Application under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 66 and 77of CERC (Terms and Conditions of Tariff) Regulations, 2019 for approval of Tariff in deviation from norms specified in CERC (Terms and Conditions of Tariff) Regulations, 2019 in respect of TLDP-III Power Station.
Preliminary Scrutiny
33
32/RP/2020 in 107/TT/2017
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review under Section 94(1)(f) read with Regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 of Order dated 17.08.2020 of the Central Electricity Regulatory Commission in Petition no. 107/TT/2017 for Truing up of transmission tariff of 2009-14 tariff period and determination of transmission tariff for 2014-19 tariff period of four assets under transmission system associated with Parbati-III-HEP in Northern Region.
Preliminary Scrutiny
34
701/MP/2020
Shapoorji Pallonji Infrastructure Capital Company Private Limited (SPICCPL)
petition under section 79 of the Electricity Act, 2003 seeking declaration that the Transmission Service Agreement dated 28.08.2019, Transmission Connectivity Agreement dated 05.03.2019 and Long Term Access Agreement dated 28.08.2019 are rendered impossible to perform and thereby void and directions to restrain the Respondent from invoking the bank guarantees and return the same to the Petitioner
Preliminary Scrutiny
35
700/MP/2020
Jindal Power Limited (JPL)
PETITION UNDER SECTIONS 79(1)(b) AND 79(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH ARTICLE 10 OF THE PPA-I AND PPA-II
Preliminary Scrutiny
36
699/MP/2020
PTC India Limited PTC
Petition under Section 79 (1) (c) & (f) of the Electricity Act, 2003, read with Central Electricity Regulatory Commission (Grant of Connectivity, Long Term Access and Medium Term Open Access in Inter-State Transmission and related matters) Regulations, 2009, seeking directions in respect of an alleged LTOA of 144 MW granted to PTC India Limited in respect of �Free Power� share of Government of Sikkim from 1200MW Teesta-III Hydroelectric Project in terms thereof.
Preliminary Scrutiny
37
698/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Farakka Super Thermal Power Station, Stage-I & II (1600 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
38
697/TT/2020
ARAVALI POWER COMPANY PRIVATE LIMITED (APCPL)
Truing up of Transmission tariff for 2014-19 tariff  block and determination of Transmission tariff for 2019-24  tariff block of Jhajjar-Mundka 400 KV D/C ISTS Line
Preliminary Scrutiny
39
696/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

in respect of assets under Transmission System associated with Northern Region System Strengthening Scheme � V
Preliminary Scrutiny
40
695/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

For Salal II Transmission System associated with Northern Region.
Preliminary Scrutiny
41
694/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
determination of Transmission Tariff from DOCO to 31.03.2024 for Asset 1:  2 Nos 765kV line bays at 765/400kV Indore Substation of POWERGRID (for Khandwa PS(TBCB)-Indore 765 kV D/c line)  & 240MVAr, 765 KV  Switchable Line Reactors along with 700 Ohms NGR at 765/400KV Indore Substation end of each ckt of Khandwa Pool- Indore 765kV D/c line (line being implemented under TBCB) under ?POWERGRID Works associated with Transmission system Strengthening in WR associated with Khargone TPS? in Western Region
Preliminary Scrutiny
42
693/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from anticipated DOCO to 31.03.2024 for a) 400kV Pugalur (HVDC Station) -  Pugalur (Existing) (Quad) D/C Transmission line along with associated bays at Pugalur (HVDC Station) & Pugalur (Existing) Substation and b) 400kV Pugalur (HVDC Station) � Arasur (Quad) D/C Transmission line along with associated bays at Pugalur (HVDC Station) & Arasur station under �HVDC Bipole link between Western Region (Raigarh, Chattisgarh) and Southern Region (Pugalur, Tamil Nadu) � North Trichur (Kerala) � Scheme #2 AC System strengthening at Pugalur end� in Southern Regional grid.
Preliminary Scrutiny
43
692/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Misc. Petition for Approval under sub-section(4) of Section 28 of Electricity Act 2003 for  determination of 
 
i. Truing up of Charges for the period 2014-19 block.
ii. Fees and Charges for the period 2019-24 block

for Unified Load Despatch & Communication  Scheme (POWERGRID portion i.e. Communication system portion and SLDC system retained by the petitioner after formation of POSOCO) in Southern Region
Preliminary Scrutiny
44
691/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for Combined Asset-I : (i) 765kV S/C Bina -Gwalior Transmission Line; (ii) 315MVA, 400/220/33kV ICT-I alon with associated bays at Gwalior S/S; (iii) LILO of 400kV S/C Korba-Raipur    line at Bhatapara Substation along with associated bays; (iv) 400kV Khandwa Rajgarh Ckt-II along withh associated bays and 765/400kV ICT-III at Seoni S/S; (v) 400kV Khandwa Rajgarh Ckt-I along with associated bays and 63MVAR Bus Reactor Bina S/S; (vi) 400kV ICT-II at Gwalior Substation; (viii) 400/220kV ICT-II at Bhatapara Substation under Sipat-II Transmission System in Western region. (Effective DOCO: 05.05.2008).
Preliminary Scrutiny
45
690/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations? 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: Pole-III(1500MW) Extension of ? 800 kV Champa & Kuruchetra HVDC stations for up gradation of existing HVDC convertor stations from 3000MW to 6000MW and Asset-II: Pole-IV(1500MW) Extension of ? 800 kV Champa & Kuruchetra HVDC stations for up gradation of existing HVDC convertor stations from 3000MW to 6000MW under ?Transmission System Strengthening in WR-NR Transmission Corridor for IPPs in Chhattisgarh?
Preliminary Scrutiny
46
689/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset: 01 No. 160 MVA, 220/132kV, 3-Phase ICT at Baripada Sub-station (Shifted to Purnea Sub-Station) under Provision of Spare ICTs and Reactors for Eastern, Northern, Southern and Western Regions Eastern Region under   Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Preliminary Scrutiny
47
688/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For assets under �Installation of Reactors in Western Region�.
Preliminary Scrutiny
48
687/TT/2020
DELHI TRANSCO LIMITED (DTL)
Approval under Regulation - 86 of CERC (Conduct of Business) Regulations, 1999 and Regulation - 9 of CERC (Terms and Conditions of Tariff) Regulations, 2019 read with Section - 62 & 79 of Electricity Act, 2003 for determination of

(i) Transmission Tariff for 2019 - 24 Tariff Block

For 400 kV Mandaula � Bawana Double Ckt. and 400 kV Ballabhgarh � Bamnauli Double Ckt. Transmission Lines.
Preliminary Scrutiny
49
686/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for  �500 MVA single phase unit of 765/400 kV ICT (cold spare) Stationed at Ranchi (new)� under � Eastern Region strengthening scheme IX'' in Eastern Region.
Preliminary Scrutiny
50
685/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from anticipated DOCO to 31.03.2024 for � 800KV 6000MW Raigarh (HVDC Station)-Pugalur (HVDC Station) HVDC Link along with � 800KV 1500 MW (Pole-I) HVDC terminals each at Raigarh (HVDC Station) & Pugalur (HVDC Station) under �HVDC Bipole link between Western Region (Raigarh, Chattisgarh) and Southern Region (Pugalur, Tamil Nadu) � North Trichur (Kerala) � Scheme #1: Raigarh - Pugalur 6000MW HVDC System� in Southern Regional grid.
Preliminary Scrutiny
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Petition No.
Petitioner
Subject
Status
51
684/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation: 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for 400kV D/C Mundra UMPP � Bhuj (Triple Snowbird) Ckt-1 Transmission Line alongwith extension of 400kV Mundra UMPP Switchyard and 400kV Bhuj Pooling Station under Transmission System Strengthening Associated with Mundra UMPP (Part-B).
Preliminary Scrutiny
52
683/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

         Revision of Transmission Tariff for 200409 tariff  block 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Asset I Moga Hissar D/C transmission line alongwith 220 kV Hissar-Hissar (BBMB) D/C line and 400 kV S/C Hissar Bhiwani Ckt I transmission line alongwith associated bays at Hissar and Bhiwani Sub stations and Asset II One bay at Bhiwani Substation for termination of one Ckt. Of 400 kV Bawana Bhiwani transmission line and 400 kV Bawana Bhiwani transmission line and 400 kV S/C of Hissar Bawana transmission line upto Bhiwani alongwith associated bays at Hissar under Moga Hissar Bhiwani Transmission System.
Preliminary Scrutiny
53
682/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

        for Asset I(A) extension of 400/220 kV Sikar Sub-station with 1X500 MVA, 400/220/33 kV auto transformer along with associated bays, Asset I(B) extension of 400/220 kV Sikar Sub-station with 2 nos. 220 kV line bays , Asset II(A) 400/220 kV, 500 MVA ICT along with associated bays at 400/220 kV Mainpuri Sub-station and Asset II(B) 2 No. 220 kV line bays at 400/220 kV Mainpuri Sub-station under Augmentation of Transformation Capacity at Mainpuri and Sikar in Northern Region
Preliminary Scrutiny
54
681/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission system associated with North East-Northern/Western Inter Connector-I�.
Preliminary Scrutiny
55
680/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,2009, CERC (Terms and Conditions of Tariff) Regulations,2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i)    Truing up of Transmission tariff for 2009-14 tariff block and 
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
for Assets under �765 kV System for Central Part of Northern Grid-Part III" in Northern Region.
Preliminary Scrutiny
56
679/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Tuticorin Pooling Station-Salem Pooling Station 765 kV D/C line (initially charged at 400 kV) along with Bay extensions at Salem Pooling Station and Tuticorin Pooling Station and 80 MVAR Line Reactors at each end of both circuits of Tuticorin Pooling Station-Salem Pooling Station 765 kV D/C line (initially charged at 400 kV) under �Common System Associated with Coastal Energen Private Limited & Ind-Bharat Power (Madras) Limited-LTOA Generation Projects in Tuticorin Area-Part-B � in Southern Region.
Preliminary Scrutiny
57
678/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

Asset-I: URTDSM System (Control Center Equipment, PMU�s and associated equipments) integrated and commissioned at ERLDC Kolkata, SLDCs WBSETCL & DVC, Asset-II: URTDSM System (Control Center Equipment, PMU�s and associated equipments) integrated and commissioned at SLDCs of OPTCL of Eastern Region under �Phase-I- Unified Real Time Dynamic State Measurement (URTDSM)�
Preliminary Scrutiny
58
677/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations? 2019 for
(i) Determination & Truing up of Transmission tariff for 2014-19 tariff block and
(ii) Determination of Transmission tariff for 2019-24 tariff block
For Asset: 02 nos. 400kV GIS line bays along-with 01 nos 80MVAR switchable line reactor (with 400 ohm NGR) alongwith associated bay at Kishanganj GIS substation associated with 400kV D/C (Quad) Kishanganj ? Dharbhanga 400kV D/C line (line under TBCB) under ?POWERGRID works associated with Transmission system strengthening in Indian System for transfer of power from new HEPs in Bhutan? in  Region
Preliminary Scrutiny
59
676/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for Assets under �Augmentation of Transformers in Northern region Part-A" in Northern Region.
Preliminary Scrutiny
60
675/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 400 kV D/C Nabinagar - Patna line along with 2X80 MVAR switchable line reactor and associated bays at Patna Sub-station, Asset-II: 765/400 kV 3X500 MVA ICT-IV along with  Associated bays at Gaya Substation and Asset-III:  80 MVAR switchable Line reactor in 400 kV Barh-I line at Patna Sub-Station alongwith associated bay under Transmission system associated with Nabinagar-II TPS (3X660 MW) under Eastern Region.
Preliminary Scrutiny
61
674/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for �2X1500 MVA 765/400 kV ICTs along with associated bays and split bus arrangement at 765 kV Bus at Jharsugura (Sundargrah) GIS� under POWERGRID work associated with common transmission system for Phase-II generation projects in odisha under Eastern Region.
Preliminary Scrutiny
62
673/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset I and Asset II under Transmission system associated with Tehri Pump Storage Plant (PSP)
Preliminary Scrutiny
63
672/MP/2020
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under Guideline 18 of the Guidelines for Tariff Based Competitive Bidding Process for Procurement of Power from Grid Connected Solar PV Power Projects (Resolution number 23/27/2017-R&R.) issued by the Ministry of Power, Government of India on 03.08.2017 under section 63 of the Electricity Act, 2003, seeking certain deviations from the aforementioned guidelines.
Preliminary Scrutiny
64
671/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
Truing up of Transmission tariff for 2014-19 tariff  block and 
Determination of Transmission tariff for 2019-24  tariff block 
       for assets under WRSS XIV
Preliminary Scrutiny
65
670/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 21 nos of Assets under Eastern Region Strengthening scheme XII in Eastern Region.
Preliminary Scrutiny
66
669/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under ?Installation of Bus reactors at Cuddapah, Nellore PS, Kurnool, Raichur and Thiruvalam? in Southern Region.
Preliminary Scrutiny
67
668/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

For Transmission assets under Augmentation of transformation capacity in Southern Region.
Preliminary Scrutiny
68
667/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets �Radial Interconnection between India (NER) and Bangladesh-Indian Portion� in North-Eastern Region.
Preliminary Scrutiny
69
666/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for �Replacement of existing 315 MVA, 400/220 kV ICT II with 500 MVA, 400/220 kV ICT-II at Pusauli Sub-station� under �Eastern Region strengthening scheme XII'' in Eastern Region.
Preliminary Scrutiny
70
665/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Assets under POWERGRID works associated with �TBCB lines under common transmission system for Phase-II generation projects in Odisha� in Eastern & Western Region.
Preliminary Scrutiny
71
664/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from actual/anticipated DOCO to 31-03-2024 for Asset 1- 01 No. Spare 201 MVA, 1 ph 3 winding Converter Transformer and Asset 2- 01 No. Spare 234 MVA, 1ph 3 winding Converter Transformer at Vizag HVDC Terminal Station under �Procurement Of Spare Converter Transformer For Vizag HVDC System in Southern Region.�
Preliminary Scrutiny
72
663/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
APPROVAL   OF   TRANSMISSION TARIFF for �Circuit-I of Tirunelveli-Muvathapuza (Cochin) 400kV quad D/C line (Tirunelveli to Edmon on Multi Ckt line and Edmon to Cochin on D/C line) (Asset-I) and  Circuit-II of Tirunelveli-Muvathapuza (Cochin) 400kV quad D/C line (Tirunelveli to Edmon on Multi Ckt line and Edmon to Cochin on D/C line) (Asset-II) under Transmission System associated with Kudamkulam Atomic Power Project (2X1000 MW)�  in Southern Region.
Preliminary Scrutiny
73
662/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset 1- Installation of +/- 200 MVAR Dynamic Compensation (STATCOM) along with 2x125 MVAR Mechanically Switched Reactor (MSR) and 1x125 MVAR Mechanically Switched Capacitor (MSC) and co-ordinated control mechanism of MSCs and MSRs at 400kV Hyderabad Substation, Asset 2- Installation of +/- 200 MVAR STATCOM along with 2x125 MVAR Mechanically Switched Reactor (MSR) and 1x125 MVAR Mechanically Switched Capacitor (MSC) and co-ordinated control mechanism of MSCs and MSRs at 400/230 kV Udumalpet Substation and Asset 3-  Installation of +/- 200 MVAR STATCOM along with 2x125 MVAR Mechanically Switched Reactor (MSR) and 1x125 MVAR Mechanically Switched Capacitor (MSC) and co-ordinated control mechanism of MSCs and MSRs at 400/230 kV Trichy Substation under �System Strengthening in Southern Region XXI� in Southern Region.
Preliminary Scrutiny
74
661/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for �2 nos 765 kV line bays and 1 no. 240 MVAR Switchable line reactor on each circuit of Chilakaluripeta - Cuddapah 765 D/c line at Cuddapah (2 nos. 240 MVAR Switchable line reactors)� under ''Substation Works Associated with Strengthening of Transmission System beyond Vemagiri'' in Southern Region.
Preliminary Scrutiny
75
660/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset �1 X 500MVA, 400/220/33 kV, 3-Ph ICT-3 with GIS bays in 400 Kv side and AIS bays in 220 KV side at Misa Substation under �North eastern Region Strengthening Scheme-IV (NERSS-IV)� in  North-Eastern Region.
Preliminary Scrutiny
76
659/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-1: 63 MVAR, 400 KV Switchable Line Reactor along with 500 Ohms NGR at Rajgarh (POWERGRID) end of Khargone TPS ? Rajgarh (POWERGRID) 400 kV line under ?POWERGRID Works associated with Transmission system Strengthening in WR associated with Khargone TPS? in Western Region.
Preliminary Scrutiny
77
658/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 04 nos of Assets under Eastern region strengthening Scheme XI in Eastern Region.
Preliminary Scrutiny
78
657/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission System Associated with Pallatana Gas Based Power Project (GBPP) and Bongaigaon Thermal Power Station (TPS)� in North Eastern Region.
Preliminary Scrutiny
79
656/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission asset-1X500 MVA 400/220 kV ICTs along with associated bays at Tumkur (Pavagada) S/s under Transmission system for Ultra Mega Solar Power Park at Tumkur (Pavgada), Karnataka - Phase II (Part A).
Preliminary Scrutiny
80
655/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval True up 2014-19 and Tariff For for Asset I 1X500 MVA,765/400 kV Transformer as spare ICT at Agra Sub-station, Asset-II: 1X500 MVA, 765/400 kV Transformer as spare ICT at Fatehpur Sub-station, Asset-III: 765/400 kV,500 MVA, single phase Auto Transformer as spare ICT at Jhatikra sub-station under �Spare 765/400 kV Transformers for Northern
Region�.
Preliminary Scrutiny
81
654/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: Conversion of 02 No�s 400kV,50MVAR line reactors into switchable line reactors at Abdullapur Substation, Asset-II: Conversion of 63 MVAR Fixed Line Reactor of 400kV Balia (PG)-Sohawal (PG) Line Circuit -1  & 2 to Switchable Line Reactor at Balia (PG) and  Conversion of 50 MVAR Fixed Line Reactor of 400kV Balia (PG)-Sohawal (PG) Line Circuit -1 & 2 to Switchable Line Reactor at Sohawal (PG) and Asset-III: Conversion of 50 MVAR Fixed Line Reactor of 400kV Kankroli-Zerda Line to Switchable Line Reactor at kankroli Substation under �Conversion of Fixed Line Reactors into Switchable Line Reactors in Northern Region�
Preliminary Scrutiny
82
653/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission asset-Tumkur (Pavagada) Pool-Hiriyur 400 kV D/C line along with associated bays and equipment at both ends under �Transmission System for Ultra mega Solar Power Park at Tumkur (Pavagada), Karnataka-Phase-I�
Preliminary Scrutiny
83
652/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Fixed Series Capacitor (40%) on Circuit-I & II of 400 kV Tumkur (Pavagada) - Tumkur (Vasantharapura) D/c Quad Line at Tumkur (Pavagada) PS end  under Transmission System for Ultra Mega Solar Power Park at Tumkur (Pavagada), Karnataka -Phase-II (Part C) in Southern Region (SRTS II)
Preliminary Scrutiny
84
651/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Asset-A: 400kV D/C Neemrana-Sikar T/L along with its associated bays under under Northern Region System Strengthening Scheme-XVII in Northern Region
Preliminary Scrutiny
85
650/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: Extension of 765/400KV Bilaspur Pooling Station (near Sipat) alongwith LILO of Sipat-Seoni Ckt 2 with 240 MVAR Line reactor and Asset II: Installation of 765/400KV, 1500MVA ICT-3 at Bilaspur Pooling Station under WRSS XI Scheme.
Preliminary Scrutiny
86
649/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission tariff for 2019-24 tariff block for

Asset I - 1X1500 MVA 765/400kV ICT-II alongwith associated bays and 2 Nos. 400kV Line Bays for  termination of 400kV D/C Aligarh - Pritala TBCB Line at Aligarh 765kV Switching Substation; Asset II - 1X1500 MVA 765/400kV ICT-I at Aligarh 765kV Switching Substation
Under
ICTs and Bays Associated with Northern Region System Strengthening Scheme (NRSS-XXXVIII)
Preliminary Scrutiny
87
648/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block 

in respect of Asset-I: Meerut-Moga 765 kV S/C Transmission Line along with associated bays at Meerut & Moga 765/400 kV Sub-stations with 2 Nos. 240 MVAR line reactors (1 no. switchable and 1 no. non-switchable line reactor) each at Meerut & Moga under �Northern Regional Strengthening Scheme�XXVI� in Northern Region.
Preliminary Scrutiny
88
647/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block
 
in respect of Combined Assets consisting of Asset-I: 400 kV D/C Manesar-Neemrana Line along with associated bays (DOCO: 01/06/2012), Asset-II: 500 MVA, 400/220 kV ICT-1 at Neemrana (DOCO: 01/04/2012), Asset- III: 315 MVA, 400/220 kV ICT-2 at Neemrana (DOCO: 01/01/2012), Asset IV: 400 kV D/C Bhiwadi - Neemrana Transmission line along with associated bays  (DOCO: 01/01/2012), Asset V:  80 MVAR Bus Reactor at Neemrana Sub-station (DOCO: 01/04/2012), Asset- VI: LILO of 400 kV S/C Bhiwadi-Bassi TL at Kotputli Sub-station (DOCO: 01/04/2014), Asset-VII: 315 MVA 400/220 kV ICT-1&II with 02 nos 220 kV line bays at Kotputli Sub-station (DOCO: 01/04/2014), Asset VIII: 04 Nos 220 kV line bays at Kotputli (DOCO: 10/09/2014) and Asset-IX: 80 MVAR Bus reactor at Kotputli Sub-station (DOCO: 10/09/2014) under �Northern Region System Strengthening Scheme-XV� in Northern Region.
Preliminary Scrutiny
89
646/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission asset: Replacement of existing 1 no.50 MVA, 220/132 kV ICTs by 160 MVA, 220/132 kV ICT at Balipara Sub-station along with replacement of 132 kV equipment under �North Eastern Region Strengthening Scheme-III (NERSS-III)� in North Eastern Region.
Preliminary Scrutiny
90
645/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation- 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Asset 1- OPGW link (242km) for 765kV Sasan-Satna Ckt-1under Central Sector, Asset 2- OPGW link (36km) for 220kV Indore-Pithampura (MPPTCL) under State Sector & Asset 3- OPGW link (336km) for Satna Gwalior Ckt-1 under Central Sector under �Establishment of Fibre Optic Communication System under Master Communication Plan in Western Region� tariff block 2014-19 period.
Preliminary Scrutiny
91
644/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: Singrauli � Allahabad 400kV S/c Line along with associated bays at both ends including 1X50 MVAR Line Reactor at Allahabad end under NRSS-XXX.
Preliminary Scrutiny
92
643/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Sewa-II Power Station 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Sewa-II Power Station.
Preliminary Scrutiny
93
642/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chamera-III Power Station 
&
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Chamera-III Power Station
Preliminary Scrutiny
94
641/GT/2020
Teesta Urja Limited (TUL)
PETITION FOR TRUING UP OF TARIFF FOR THE PERIOD 2016-19 AND MULTI-YEAR TARIFF PETITION FOR THE PERIOD 2019-24
Preliminary Scrutiny
95
640/MP/2020
HARYANA POWER PURCHASE CENTRE HPPC
PETITION SEEKING CLARIFICATION REGARDING LEVY OF CARRYING COST INTER ALIA IN TERMS OF REGULATION 7 AND 52 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS OF TARIFF) REGULATIONS, 2014 AND AMENDMENT THEREOF UNDER REGULATION 55 OF THE SAID REGULATIONS READ WITH SECTION 79 OF THE ELECTRICTY ACT,2003
Preliminary Scrutiny
96
639/MP/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and with Regulation 76 & 77 of CERC (Terms and Condition of Tariff) Regulation, 2019 for Relaxation of cut-off date of Feroze Gandhi Unchahar Thermal Power Station Stage IV (1X500MW)
Preliminary Scrutiny
97
638/MP/2020
NATIONAL HIGH POWER TEST LABORATORY PVT LTD (NHPTL)
Petition under Section 79 (1) (c) (d) and (f) of the Electricity Act, 2003 seeking rationalisation of Reliability Support Charges (RSC) being charges by Respondent No.1 & 2, Central Transmission Utility and Power System Operation Corporation Limited in terms of the Para 33 of the Order dated 16.05.2016 in 9/MP/2016 and Para 24 of the Order dated 04.04.2018 in Petition No. 142/MP/2017
Preliminary Scrutiny
98
637/MP/2020
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(b) & (f) of the Electricity Act, 2003 read with Articles 12.3, 12.3(ii)(1)(b), 12.7(e) and 17 of the Haryana PPA dated 07.08.2008 (as amended vide Amendment Agreement dated 17.09.2008) and under Articles 12.3, 12.3(ii)(1)(b), 12.7(e) and 17 of the TPTCL PPA dated 20.01.2009 (as amended vide Amendment Agreement dated 21.10.2010) respectively, seeking recovery of the deemed Capacity Charges by Jhajjar Power Limited from the Procurers for the Contract Year 2018-19.
Preliminary Scrutiny
99
636/MP/2020
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Petition under Section 79(1)(b) of the Electricity Act, 2003 read with Article 10 of the Case-1 long-term Power Purchase Agreement dated 27.11.2013 along with Addendum No. 1 dated 20.12.2013 entered into between Dhariwal Infrastructure Limited and Tamil Nadu Generation and Distribution Corporation Limited for the supply of 100 MW Contracted Capacity from Unit 2 of its 2 x 300 MW Coal based thermal generating station located at Tadali, Chandrapur in the State of Maharashtra, seeking an in-principle approval of the additional Capital Expenditure to be incurred on account of installation of Limestone based Wet Flue Gas De-Sulphurization system necessitated by a Change in Law event i.e., Environment (Protection) Amendment Rules, 2015 dated 07.12.2015 and Environment (Protection) Amendment Rules, 2018 dated 28.06.2018 issued by the Ministry of Environment, Forest and Climate Change read with the letter issued by Central Pollution Control Board dated 11.12.2017.
Preliminary Scrutiny
100
635/RC/2020
Indian Energy Exchange Ltd. (IEX)
Application in compliance of Regulation 7 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 and Ministry of Power Order dated 10.07.2020 for approval of introduction of additional Term Ahead Contracts and Green Term Ahead Contracts beyond T+11 days at Indian Energy Exchange Ltd
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
101
634/MP/2020
Gurgaon Palwal Transmission Limited GPTL
Petition for approval for creation of security interest under Sections 17(3) & 17(4) of Electricity Act, 2003 over Petitioner No. 1's Assets in favour of Petitioner No. 2 for the benefit of Lenders and their assignees, transferees and novatees for the purpose of Petitioner No. 1's Transmission Project.
Preliminary Scrutiny
102
633/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Sections 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 27(1) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations , 2019 forapproval of proposal for Renovation & Modernization for life extension beyond the normal useful life in respect of  Khandong Power Station(2 X 25 MW = 50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
103
31/RP/2020 in 187/AT/2019
Tata Power Delhi Distribution Limited (TPDDL)
PETITION UNDER SECTION 94(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH ORDER 47 RULE 1 OF CPC AND REGULATIONS 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REUGLATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 28.02.2020 PASSED BY THIS HON�BLE COMMISSION IN PETITION NO. 187/AT/2019.
Preliminary Scrutiny
104
632/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of TLDP-III Power Station.
Preliminary Scrutiny
105
631/MP/2020
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under Guideline 18 of the Guidelines for Tariff Based Competitive Bidding Process for Procurement of Power from Grid Connected Solar PV Power Projects (Resolution number 23/27/2017-R&R.) issued by the Ministry of Power, Government of India on 03.08.2017 under section 63 of the Electricity Act, 2003, seeking certain deviations from the aforementioned guidelines.
Preliminary Scrutiny
106
630/MP/2020
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Petition for seeking appropriate dispensation and guidance in terms of the Minutes of Meeting dated 10.01.2020 between the Petitioner and Respondents herein for implementation of closed bus operation of Unit 1 (connected to STU) and Unit 2 (connected to ISTS) at Petitioner�s 2x300 MW coal-based thermal generating station located at Tadali, Chandrapur, in the State of Maharashtra.
Preliminary Scrutiny
107
629/TD/2020
Amp Energy Markets Private Limited
Petition under Section 15 (1) of the Electricity Act, 2003 read with Regulation 6 (1) of CERC (Procedure, Terms and Conditions for Grant of Trading License and other related matters) Regulations, 2020 for grant of Category V license for inter-State trading of Electricity in all States and Union Territories of India in accordance with CERC (Procedure, Terms and Conditions for Grant of Trading License and other related matters) Regulations, 2020 amended from time to time.
Preliminary Scrutiny
108
628/MP/2020
Azure Power India Private Limited (APIPL)
PETITION UNDER SECTION 79(1)(C), SECTION 79(1)(F) AND SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 SEEKING DIRECTIONS FROM THIS HONORABLE COMMISSION TO POWER GRID CORPORATION OF INDIA LIMITED TO EXTEND THE LONG TERM ACCESS START DATE AND EXTEND THE DEADLINE FOR COMPLETION OF THE DEDICATED TRANSMISSION LINE AND POOLING SUBSTATION
Preliminary Scrutiny
109
627/MP/2020
HARYANA POWER PURCHASE CENTRE HPPC
PETITION UNDER SECTION 79 (1)(c) and (d)  OF THE ELECTRICITY ACT, 2003 READ WITH REGULATIONS 11(4) AND OTHER REGULATIONS OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION [SHARING OF INTER STATE TRANSMISSION CHARGES AND LOSSES] REGULATIONS 2010 AS AMENDEDBY THE THIRD AMENDMENT EFFECTIVE 01.04.2016AND ORDERS, FOR DIRECTIONS  IN REGARD TO THE LEVY AND COLLECTION OF CHARGES AND LOSSES FROM THE PETITIONERS FOR THE 500 KV BIPOLE MUNDRA � MOHINDERGARH HVDC TRANSMISSION LINE ALONG WITH ITS ASSOCIATED FACILITIES
Preliminary Scrutiny
110
626/MP/2020
SB ENERGY SOLAR PRIVATE LIMITED (SBESPL)
Petition under Section 79 (a) and (b) of the Electricity Act, 2003 read with Article 12.2 of the Power Purchase Agreement dated 05.07.2018 between the Petitioner and NTPC Limited seeking relief on account of Change in Law event, viz., the imposition of Safeguard Duty by Notification No. 01/2018 Customs (SG) dated 30.07.2018 issued by the Department of Revenue, Ministry of Finance, Government of India.
Preliminary Scrutiny
111
625/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for Assets under �Northern Regional Transmission Strengthening Scheme� in Northern Region.
Preliminary Scrutiny
112
624/MP/2020
Nuclear Power Corporation of India Ltd. (NPCIL)
DSM Based Commissioning Power for 1st unit (Unit 3) of Kakrapar Atomic Power Project 3&4(KAPP-3&4,2*700MWe)
Preliminary Scrutiny
113
623/MP/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-NNTPP- Seeking Commission�s permission to maintain status-quo for drawal of startup power &injection of infirm power under UI mechanism till declaration of COD of Unit 2 or 31.03.2021 whichever is earlier
Preliminary Scrutiny
114
622/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 along with �CERC (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2020� for determination of project specific levelised tariff for 25 MW Floating Solar Photo Voltaic Plant at NTPC Simhadri in Andhra Pradesh under the �Flexibility in Generation and Scheduling of Thermal Power Stations to reduce emissions� notified by the Ministry of Power on 05.04.2019.
Preliminary Scrutiny
115
621/MP/2020
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 and Article 8.3 of Power Purchase Agreement dated 27.11.2013 between GMR Energy Trading Limited and TANGEDCO read with Power Purchase Agreement dated 03.05.2014 between GMR Energy Trading Limited and GMR Warora Energy Limited (as back-to-back arrangement for supply of power), for recovery of Late Payment Surcharge on account of delay in payment of Monthly Bills and Supplementary Bills (transmission charges) raised by GWEL on TANGEDCO
Preliminary Scrutiny
116
620/MP/2020
Clean Solar Power (Jodhpur) Private Limited (CSPJodhpur)
Petition filed under Section 79(1)(f) along with Section 79(1)(k) of the Electricity Act, 2003 read with Regulations 32 and 33A of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-Term Access and Medium Term Open Access in Inter-State Transmission and Related Matters) Regulations, 2009 seeking indulgence of this Hon�ble Commission and permission for extension of the period for completion of the Hero Solar Generation Switchyard - dedicated transmission line connecting the 250 MW Solar Power Plant in Jodhpur alongwith terminal bays at both end with 765/400/220 kV Bhadla Pooling Station from 13.09.2020 till such time that the effects of the force majeure event on the Project ceases to exist.
Preliminary Scrutiny
117
619/MP/2020
DB Power Limited (DBPL)
Petition under Section 79 of the Electricity Act, 2003 for execution of the Orders dated 19.12.2017 and 14.03.2018 passed by this Hon�ble Commission in Petition No. 101/MP/2017 and 13/SM/2017 respectively; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Orders dated 19.12.2017 and 14.03.2018 passed by this Hon�ble Commission in Petition No. 101/MP/2017 and 13/SM/2017 respectively
Preliminary Scrutiny
118
618/MP/2020
SOUTHERN POWER DISTRIBUTION COMPANY OF TELANGANA LIMITED (TSSPDCL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for ineligibility of Availability declarations made by M/s. Reliance Infrastructure Limited with Alternate Fuel (Naphtha/HSD) after 2009; and under Section 128 of the Electricity Act, 2003 for investigation of illegal dismantling of existing Naphtha tanks by the Respondent in 2009.
Preliminary Scrutiny
119
617/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition u/s 86(1)(f) of the EA 2003 for recovery of compensation deducted from BALCO purportedly towards non-supply of power
Preliminary Scrutiny
120
616/MP/2020
Central Transmission Utility (CTU)
Grant of Regulatory Approval for execution of the Transmission System for evacuation of 8 GW power from potential Renewable Energy Zone (REZ) in Khavda Area and Dholera UMSP (Phase-I : 2GW) in Gujarat.
Preliminary Scrutiny
121
614/MP/2020
Adani Power (Mundra) Limited (APMuL)
Petition filed under Section 79 (1) (f) of the Electricity Act, 2003 read with Article 3.2.4 of the Supplementary Power Purchase Agreement dated 05.12.2018 (�SPPA�) and Article 17.3 of the Power Purchase Agreement dated 06.02.2007 (�Bid-01 PPA�) seeking adjudication of disputes qua unilateral amendment of the approved PPA/SPPA provisions and non-payment of actual cost incurred by Adani Power (Mundra) Limited ("APMuL�) to supply power to Gujarat Urja Vikas Nigam Limited ("GUVNL�).
Preliminary Scrutiny
122
613/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Kudgi Super Thermal Power Station Stage-I (3X800 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
123
612/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Ramagundam Super Thermal Power Station Stage-III (1X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
124
611/MP/2020
RIHAND FLOATING SOLAR PRIVATE LIMITED (RFSPL)
A petition under section 79 of the Electricity Act, 2003 and the statutory framework governing the procurement of power through competitive bidding and Article 11 read with Article 13.5 and Article 4.5.3 of the Power Purchase Agreement dated 17.12.2019 executed between Solar Energy Corporation of India Limited and Rihand Floating Solar Private Limited seeking directions to restrain SECI from invoking the bank guarantee and for returning the bank guarantee.
Preliminary Scrutiny
125
610/MP/2020
POWERGRID JABALPUR TRANSMISSION COMPANY LIMITED (PJTL)
Petition under Sections 63 and 79 (1) (c) and (d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for providing relief under Force Majeure, (Article 11) and Change in Law, (Article 12) of Transmission Service Agreement dated 19.11.2014, for Transmission System Strengthening associated Vindhyachal-V
Preliminary Scrutiny
126
609/MP/2020
SJVN Limited
Petition under Regulation 44(6), (7) & (8) of The Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for recovery of unrecovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of Rampur Hydro Power Station (RHPS).
Preliminary Scrutiny
127
608/MP/2020
NTPC Limited
Petition Under Section 79 (1) (A) AND (F) of the Electricity Act, 2003 with Affidavit.
Preliminary Scrutiny
128
30/RP/2020 in 168/MP/2019
Coastal Gujarat Power Limited (CGPL)
Review Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Order 47 Rule 1 of the Code of Civil Procedure (�CPC�) and Regulation 103 of CERC (Conduct of Business) Regulations, 1999 for seeking review of this Hon�ble Commission�s Order dated 22.06.2020 in Petition No. 168/MP/2020
Preliminary Scrutiny
129
607/MP/2020
Coastal Gujarat Power Limited (CGPL)
Petition under Section 79(1) of the Electricity Act, 2003 read with Article 13 of the Power Purchase Agreement dated 22.04.2007 executed between the Petitioner with the Procurers across five States, namely Maharashtra, Gujarat, Rajasthan, Haryana and Punjab, Clause 4.7 of the Competitive Bidding Guidelines and this Hon�ble Commission�s Order dated 17.09.2018 in Petition No. 77/MP/2016.
Preliminary Scrutiny
130
606/MP/2020
Maithon Power Limited (MPL)
Petition under Regulations 11, 26 and 29 of the CERC (Terms and Conditions of Tariff) Regulations, 2019 read with other relevant provisions and this Hon?ble Commission?s directions in the Order dated 20.03.2017 in Petition no. 72/MP/2016.
Preliminary Scrutiny
131
29/RP/2020 in 14/MP/2019
Renew Solar Power pvt Ltd (RSPPL)
Review Petition under Section 79 read with 94 (1) (f) of the Electricity Act, 2003 read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 seeking review of Order dated 04.10.2019 passed by this Hon?ble Commission in Petition No. 14/MP/2019
Preliminary Scrutiny
132
605/MP/2020
ARINA SOLAR PRIVATE LIMITED (ASPL)
A petition under section 79 of the Electricity Act, 2003 and the statutory framework governing the procurement of power through competitive bidding and Article 11 read with Article 13.5 and Article 4.5.3 of the Power Purchase Agreement dated 22.11.2018 executed between Solar Energy Corporation of India Limited and Arina Solar Power Limited seeking directions to restrain SECI from invoking the bank guarantees and for returning the bank guarantees.
Reply / additional information as per ROP to filed by Petitioner,Respondent
133
604/MP/2020
POWERGRID KALA AMB TRANSMISSION LTD. (PKATL)
Application for Amendment under section 18 of the Electricity Act 2003 of Transmission Licence No. 30/Transmission/2014/CERC dated 04.09.2014 of NRSS XXXI (A) Transmission Limited granted under Section 14 of the Electricity Act, 2003 and the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Transmission Licence and other related matters) Regulations, 2009
Preliminary Scrutiny
134
603/RC/2020
Indian Energy Exchange Ltd. (IEX)
Application in compliance of Regulation 24 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of amendments in Business Rules of the Indian Energy Exchange (IEX).
Preliminary Scrutiny
135
601/GT/2020
THDC India Limited (THDCIL)
PETITION UNDER SECTION 79(1)(a), 62 AND 64 OF THE ELECTRICITY ACT, 2003 READ WITH REGULATIONS 7 AND 8 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS FOR TARIFF DETERMINATION FROM RENEWABLE ENERGY SOURCES) REGULATIONS, 2017 FOR DETERMINATION OF PROJECT SPECIFIC TARIFF
Preliminary Scrutiny
136
599/TL/2020
Vapi-II North Lakhimpur Transmission Limited VNLTL
Application under Sections 14, 15 and 79(1)(e) of the Electricity Act, 2003 read with Central Electricity Regulatory Commission (Procedure, Terms and Conditions for Grant of Transmission License and other related matters) Regulations, 2009 with respect to grant of transmission license to Vapi-II North Lakhimpur Transmission Limited.
Hearing
137
598/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition under Section 79 (1) (b) and 79 (1) (f) of the Electricity Act, 2003 for claiming compensation on account of events pertaining to change in law as per Article 34 of the Power Supply Agreement dated 26.12.2014 read with Article 39.1 of the Power Supply Agreement
Reply / additional information as per ROP to filed by Petitioner,Respondent
138
28/RP/2020 in 308/GT/2018
Punjab State Power Corporation limited (PSPCL)
PETITION UNDER SECTION 94(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 17 OF CENTRAL ELECTRICITY REGULATORY COMMISION (CONDUCT OF BUSINESS) REGULATIONS, 1999.
Preliminary Scrutiny
139
597/MP/2020
NTPC SAIL POWER COMPANY  LIMITED (NSPCL)
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at NSPCL Bhilai Expansion Plant (2x250 MW) in compliance of Ministry of
Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
140
596/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 440.8 MW WIND POWER PROJECTS (TRANCHE-VIII) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED 08.12.2017
Order reserved
141
27/RP/2020 in 57/AT/2020
Punjab State Power Corporation limited (PSPCL)
PETITION UNER SECTION 94(1)(f) OF THE ELECTRCITY ACT, 2003 READ WITH REGULATION 17 OF THE CENTRAL ELECTRCITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 24/02/2020 PASSED IN PETITION NO. 57/AT/2020
Preliminary Scrutiny
142
26/RP/2020 in 69/IA/2019 in 202/MP/2018
Central Transmission Utility (CTU)
PETITION UNDER SECTION 94 OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 103(1) OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999, READ WITH ORDER 47 RULE 1 OF THE CODE OF CIVIL PROCEDURE, 1908 FOR REVIEW OF ORDER DATED 9.6.2020 IN PETITION NO.202/MP/2018 PASSED BY THIS HON?BLE COMMISSION.
Preliminary Scrutiny
143
595/MP/2020
Dalmia Cement (Bharat) Limited (DCBL)
Petition for directions to Respondents, National Load Dispatch Centre and Odisha Renewable Energy Development Agency - State Nodal Agency for the fresh accreditation and registration of the Petitioner under the Renewable Energy Certificates (REC) mechanism and consequential reliefs.
Reply / additional information as per ROP to filed by Petitioner,Respondent
144
594/MP/2020
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 (1)(f)  of the Electricity Act, 2003 along with statutory framework governing procurement of power through competitive bidding and Articles 4 and 9 of the Power Purchase Agreement dated 21.03.2013 executed between GMR Warora Energy Ltd. and DNH Power Distribution Corporation Limited (DNH) seeking directions to DNH to pay Capacity Charges to GWEL based on capacity declared by GWEL on day ahead basis.
Preliminary Scrutiny
145
25/RP/2020 in 446/MP/2019
Rajasthan Urja Vikas Nigam Limited (RUVNL)
Petition for (a) Allow the Review Petition and modify/clarify the Order dated 23.04.2020 passed in Petition No. 446/MP/2019 to the extent stated in the present Review Petition;
(b) pass any such further order or orders as this Hon?ble Commission may deem just and proper in the circumstances of the case.
Preliminary Scrutiny
146
593/MP/2020
Central Transmission Utility (CTU)
PETITION UNDER SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 33B OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF CONNECTIVITY, LONG-TERM ACCESS AND MEDIUM-TERM OPEN ACCESS) REGULATIONS, 2009 AND REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS REGARDING SUBMISSION OF BANK GUARANTEESBY POWER GENERATORS SEEKING GRANT OF LONG TERM ACCESS INTO THE INTER-STATE TRANSMISSION SYSTEM.
Preliminary Scrutiny
147
592/MP/2020
Solairepro Urja Private Limited
Petition under Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 read with Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to implement the MUST RUN status accorded to the Petitioner?s Solar Project in letter and spirit and compensate the Petitioner for the unlawful and arbitrary curtailment of generation from the Petitioner?s Solar Project.
Preliminary Scrutiny
148
24/RP/2020 in 367/MP/2019
West Bengal State Electricity Distribution Company Limited WBSEDCL
Review Petition under Section 94(1)(f) of the Electricity Act, 2003 and Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 on behalf of West Bengal State Electricity Distribution Company Ltd. seeking review of the Order/ directions dated 30.06.2020 passed by this Hon�ble Commission in Petition No. 367/MP/2019 recorded in the ROP for the hearing on 30.06.2020
Preliminary Scrutiny
149
591/MP/2020
NER II Transmission Limited nerii
Petition for approval under Sections 17(3) & 17(4) of Electricity Act, 2003 for creation of security interest over Petitioner No. 1?s Assets in favour of Catalyst Trusteeship Limited for the benefit of  a new lender and its assignees, transferees, novatees for the purpose of Petitioner No. 1?s Transmission Project
Preliminary Scrutiny
150
23/RP/2020 in 188/AT/2020
Punjab State Power Corporation limited (PSPCL)
PETITION UNER SECTION 94(1)(f) OF THE ELECTRCITY ACT, 2003 READ WITH REGULATION 17 OF THE CENTRAL ELECTRCITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 18/03/2020 PASSED IN PETITION NO. 188/AT/2020
Preliminary Scrutiny
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S. No.
Petition No.
Petitioner
Subject
Status
151
590/TT/2020
Powerlinks Transmission Limited (PTL)
Tariff Petition for approval of Annual Transmission Charges for the period FY 2019-24 under
Regulation 8 (1) of CERC (Terms and Conditions of Tariff) Regulations 2019 and Truing-up of
FY 2014-19 under Regulation 8 of CERC (Terms and Conditions of Tariff) Regulations 2014,
Regulation 86 of CERC (Conduct of Business) Regulations 1999 and Section 79 of the Electricity
Act 2003, for 400 KV Double Circuit Gorakhpur-Lucknow Transmission Line and 400 KV Double
Circuit Bareilly-Mandola Transmission Line, in Northern Region associated with Tala Hydro
Electric Project, East � North Interconnector and Northern Region Transmission System.
Hearing
152
589/TT/2020
Powerlinks Transmission Limited (PTL)
Tariff Petition for approval of Annual Transmission Charges for the period FY 2019-24 under
Regulation 8 (1) of CERC (Terms and Conditions of Tariff) Regulations 2019 and Truing-up of
FY 2014-19 under Regulation 8 of CERC (Terms and Conditions of Tariff) Regulations 2014,
Regulation 86 of CERC (Conduct of Business) Regulations 1999 and Section 79 of the Electricity
Act 2003, for 400 kV Double Circuit Siliguri-Purnea Transmission Line, 400 kV Double Circuit
Purnea-Muzaffarpur Transmission Line and 220 kV Double Circuit Muzaffarpur (PGCIL) �
Muzaffarpur (BSEB) Transmission Line, in Eastern Region associated with Tala Hydro Electric
Project, East � North Interconnector and Northern Region Transmission System.
Hearing
153
588/TT/2020
Powerlinks Transmission Limited (PTL)
Tariff Petition for approval of Annual Transmission Charges for the period FY 2019-24 under Regulation 8 (1) of CERC (Terms and Conditions of Tariff) Regulations 2019 and Truing-up of FY 2014-19 under Regulation 8 of CERC (Terms and Conditions of Tariff) Regulations 2014, Regulation 86 of CERC (Conduct of Business) Regulations 1999 and Section 79 of the Electricity Act 2003, for 400 KV Double Circuit Muzaffarpur-Gorakhpur Transmission Line in Eastern- Northern Inter-region associated with Tala Hydro Electric Project, East-North Inter-Connector and Northern Region Transmission System of Powerlinks Transmission Limited.
Hearing
154
586/MP/2020
Vaayu Renewable Energy (Mevasa) Private Limited (vaayumevasa)
Petition under Section 79(1)(c) of the Electricity Act, 2003 read with Regulations 27 and 33a of the Connectivity Regulations and the applicable provisions of the Detailed Procedure for further extension of time for achieving the milestones, including achieving the conditions of Financial Closure, in light of COVID-19
Preliminary Scrutiny
155
585/MP/2020
SBE RENEWABLES TEN PRIVATE LIMITED (SBERTPL)
Petition under Section 79(1)(c) of the Electricity Act, 2003 and Regulation 33A of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009 for return of Bank Guarantee bearing no. A25BG07191780002 for an amount of Rs. 10,00,00,000/- furnished by the Petitioner pursuant to the revoked Stage-II Connectivity dated 25.05.2019 against the Letter of Award dated 25.01.2019 issued by Solar Energy Corporation of India for development of 450 MW ISTS connected Wind-Solar Hybrid Power Project.
Preliminary Scrutiny
156
14/SM/2020
Suo Motu
Non-compliance of the Central Electricity Regulatory Commission (Payment of Fees)
Regulations, 2012.
Interim order issued
157
584/MP/2020
Jhabua Power Limited (JhabuaPower)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for adjudication of the issues arising out of the Power Supply Agreement (PSA) dated 26.12.2014 for supply of 100 MW and Power Sale Agreement dated 31.12.2014 for supply of 115 MW of power to Kerala State Electricity Board Ltd. (KSEBL)
Preliminary Scrutiny
158
583/MP/2020
Saurya Urja Company of Rajasthan (SUCRL)
PETITION UNDER SECTIONS 79(1)(b), 79(1)(c) AND 79(1)(f) AND OTHER APPLICABLE PERMISSIONS, APPROVALS AND LEGAL AND REGULATORY PROVISIONS.
Preliminary Scrutiny
159
22/RP/2020 in 69/MP/2019
Phelan Energy India RJ Private Limited (PEIRJ)
Review Petition under Section 79 (1) (f) of the Electricity Act, 2003 read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 seeking review of Order dated 04.10.2019 passed by this Hon�ble Commission in Petition No. 69/MP/2019
Preliminary Scrutiny
160
582/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for determination of tariff  of Solapur STPS  for the period from COD of the 1st Unit ( i.e. 25.09.2017) to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
161
581/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block
 
in respect of Combined Asset-A consisting of Asset-I - 1 No. of 12ῼ Series Bus reactor at Mandola 400/220 kV (POWERGRID) Substation along with associated bays, Asset-II - 1 No. of 12ῼ Series Bus reactor at Ballabhgarh 400/220 kV (POWERGRID) Substation along with associated bays, 1 no. Series Line Reactor of 12ῼ in Dadri-Mandola 400 kV, Ckt-I and 1 no. Series Line Reactor of 12ῼ in Dadri-Mandola 400 kV, Ckt-II under the scheme �Provision of Series Reactors in Northern Region�.
Preliminary Scrutiny
162
580/MP/2020
ReNew wind energy (TN) private limited (RenewTN)
Petition under Sections 63 and 79 of the Electricity Act, 2003 read with the Competitive Bidding Guidelines and Articles 11 and 13 of the Power Purchase Agreement dated 04.09.2018 executed between ReNew Wind Energy (TN) Pvt. Ltd. and Solar Energy Corp. of India Ltd
Reply / additional information as per ROP to filed by Petitioner,Respondent
163
579/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for adoption of tariff for the the 1150 MW Solar PV Power projects (Tranche-IV) connected to the Inter-State Transmission system (ISTS) and selected through competitive bidding process as per the Standard Bidding Guidelines dated 03.08.2017
Order reserved
164
578/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
True-Up Petition for 2014-19 and Tariff Petition for 2019-24 in respect of Maithon Hydel Station
Preliminary Scrutiny
165
577/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS UNIT-1 TO 3 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
166
576/GT/2020
NTPC Tamil Nadu Energy Company Limited (NTECL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vallur Thermal Power Station (3X500 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
167
575/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
RAGHUNATHPUR (RTPS)  TRUE-UP PETITION 2014-19 AND TARIFF PETITION 2019-24
Preliminary Scrutiny
168
574/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
BTPS-A : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
169
573/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
DSTPS UNIT-1&2: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
170
572/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
THS: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR TILAIYA HYDEL POWER STATION
Preliminary Scrutiny
171
571/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS-5&6 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
172
570/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
CTPS-7&8: TARIFF PETITION FOR TRUING UP FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
173
569/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
TRUE-UP PETITION FOR 2014-19 FOR BTPS UNIT-1,2 & 3 FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR BTPS UNIT-3
Preliminary Scrutiny
174
568/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS-7&8: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR MEJIA THERMAL POWER STATION UNIT-7 & 8
Preliminary Scrutiny
175
567/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
DTPS: TRUE UP TARIFF PETITION FOR 2014-19 FOR UNIT-3&4 AND TARIFF PETITION FOR 2019-24 FOR UNIT-4
Preliminary Scrutiny
176
566/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION 2019-24 IN RESPECT OF PANCHET HYDEL STATION
Preliminary Scrutiny
177
565/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
CTPS UNIT-1 TO 3 : TRUE -UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
178
564/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
KTPS UNIT-1 & 2 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
179
563/GT/2020
NTPC Limited
True up of Petition No. 199/GT/2017 Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Kudgi Super Thermal Power Station St-I (3X 800 MW) for the period from  Unit-I COD i.e. 31.07.2017 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
180
562/MP/2020
JHAJJAR POWER LIMITED (JPL)
PETITION UNDER SECTION 79(1) (b) & (f) OF THE ELECTRICITY ACT, 2003 READ WITH CLAUSE 4.7 OF THE COMPETITIVE BIDDING GUIDELINES AND ARTICLE 13 OF THE POWER PURCHASE AGREEMENTS DATED 07.08.2008 AND 20.01.2009 ENTERED INTO BY JHAJJAR POWER LIMITED WITH UTTAR HARYANA BIJLI VITRAN NIGAM LIMITED, DAKSHIN HARYANA BIJLI VITRAN NIGAM LIMITED AND TATA POWER TRADING COMPANY LIMITED RESPECTIVELY IN RELATION TO SEEKING COMPENSATION FOR DECREASE IN REVENUES AND INCREASE IN THE COSTS AS A RESULT OF �CHANGE IN LAW� EVENTS.
Preliminary Scrutiny
181
561/AT/2020
Vapi-II North Lakhimpur Transmission Limited VNLTL
Application under Section 63 of the Electricity Act, 2003 for adoption of transmission charges with respect to the transmission system to be established by Vapi-II North Lakhimpur Transmission Limited
Hearing
182
560/MP/2020
Jindal Power Limited (JPL)
Petition under Section 79(1) (b) and (f) of the Electricity Act, 2003 read with Article 10 of the PPA dated 23.08.2013 and in terms of the liberty granted by the Hon�ble Commission in its Order dated 13.12.2017 passed in Petition No. 189/MP/2016 for recovery of Additional Expenditure incurred due to the occurrence of various Change in Law events.
Preliminary Scrutiny
183
559/MP/2020
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 79(1)(b) and 79(1)(k) of the Electricity Act, 2003 read with Regulations 63 and 64 of Power Market Regulations 2010 seeking intervention of this Hon?ble Commission for devising suitable mechanism/guidelines for participation of Thermal Power Plants without long-term Power Purchase Agreement which have implemented FGD in accordance in compliance of existing law, i.e., Ministry of Environment Forest and Climate Change Notification dated 07.12.2015 in power markets and uniformity in price discovery and level playing for sale of power on Power Exchange and Deep E-Bidding Portal during the implementation period of FGD, i.e. till 2022
Preliminary Scrutiny
184
558/MP/2020
East North Interconnection Company Limited (ENICL)
Approval under Section 17(3) & 17(4) of the Electricity Act, 2003 for creation of security interest in favour of Security Trustee pursuant to Rupee Term Loan Facility Agreement, and other security creating documents/financing agreements by way of hypothecation/assignment of Project  assets of East North Interconnection Company Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
185
21/RP/2020 in 446/MP/2019
Sasan Power Limited (SPL)
Review Petition on behalf of Sasan Power Ltd, seeking review of the Order dated 23.04.2020 passed by this Hon?ble Commission in Petition No. 446/MP/2019 on the limited issue of the in principal approval of O&M expenses  under Section 94(1)(f) of the Electricity Act, 2003 and Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 read with the Central Electricity Regulatory Commission (Conduct of Business) Amendment Regulations, 2013
Preliminary Scrutiny
186
20/RP/2020 in 446/MP/2019
HARYANA POWER PURCHASE CENTRE HPPC
Review under Section 94(1)(f) read with Regulation 103(1) of the of the CERC (Conduct of Business) Regulations 1999 of the Order dated 23.04.2020 passed in Petition No. 446/MP/2019
Preliminary Scrutiny
187
556/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Preliminary Scrutiny
188
555/MP/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 READ WITH THE REGULATIONS 49, 76 AND 77 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS FOR DETERMINATION OF TARIFF) REGULATIONS, 2019 AND REGULATIONS 111-115 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 FOR RELAXATION OF THE NORMATIVE STATION HEAT RATE
Preliminary Scrutiny
189
19/RP/2020 in 284/RC/2019
NTPC Limited
REVIEW PETITION UNDER SECTION 94 (1) (F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999.
Preliminary Scrutiny
190
554/MP/2020
UTTAR PRADESH POWER CORPORATION LIMITED (UPPCL)
Petition under section 79(1) C and 94 (1) (f) of the Electricity Act 2003, read with clause 12 and 13 of the CERC (Deviation Settlement Mechanism and related matter) Regulation 2014 for the Prayer by the petitioner to the Hon'ble Commission to make necessary amendment/relax/review in clause 7 (10) of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and related matter) Regulation 2014 as amended vide Central electricity Regulatory commission (Deviation Settlement Mechanism and related matter) (Fourth Amendment) Regulation 2018 notified by the Central Electricity Commission on 20-11-2018 and came in the operation w.e.f. 01-01-2019
Preliminary Scrutiny
191
553/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at  Feroze Gandhi Unchahar Thermal Power Station Stage IV (1 x 500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
192
552/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 900 MW SOLAR PV PROJECTS (TRANCHE-VI) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE STANDARD BIDDING GUIDELINES DATED 03.08.2017
Preliminary Scrutiny
193
551/MP/2020
Avikiran Solar India Private Limited (avikiransolar)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 read with Regulations 27, 33A and 33B of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-Term Access and Medium-Term Open Access in inter-State transmission and related matters) Regulations, 2009, and the Detailed Procedure for Grant of Connectivity to Projects based on Renewable Sources to Inter-state Transmission System seeking relaxation of time period stipulated under Clause 11.2 of the Detailed Procedure and attendant Forms and Agreements for construction of dedicated transmission line and associated pooling substation.
Reply / additional information as per ROP to filed by Petitioner,Respondent
194
550/MP/2020
SJVN Limited
Petition under Regulation 44(6), (7) & (8) of The Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for recovery of unrecovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of Nathpa Jhakri Hydro Power Station (NJHPS).
Preliminary Scrutiny
195
549/AT/2020
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 3000 MW grid connected Solar PV Power project selected through competitive bidding process as per the guidelines issued by MNRE on 10.3.2015
Hearing
196
548/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Sections 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of Regulations 48 (1)(a), 48 (1)(b), 54 and 55 under Chapter-10 (Miscellaneous Provisions), of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations,2014 and Regulations 66 (1), 66 (2), 76 and 77 under Chapter-15 (Miscellaneous Provisions) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations , 2019 for approval of  tariff in respect of 110 MW Pare H.E Project for the useful plant life of 40 years
Reply / additional information as per ROP to filed by Petitioner,Respondent
197
547/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block 

in respect of Combined Asset under the scheme �Provision of Bus Reactors in Northern Region�
Preliminary Scrutiny
198
18/RP/2020 in 10/TT/2019
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
Review petition under Section 94(1) (f) of Electricity Act, 2003 seeking review of   Order dated 05.02.2020 of Central Electricity Regulatory Commission in Petition no.10/TT/2019 in the matter of approval of Determination of tariff of the                   inter-State transmission lines connecting two states for the APTRANSCO owned transmission lines/system for inclusion in POC Transmission charges in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014.
Preliminary Scrutiny
199
546/MP/2020
Lakadia Vadodara Transmission Projects Limited (LVTPL)
Petition for approval under Section 17 (3) and (4) of the Electricity Act, 2003 for creation
of security interest over all the movable and immovable assets of Petitioner No 1 in favour
of Petitioner No. 2
Preliminary Scrutiny
200
545/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Rihand Super Thermal Power Station Stage I (2x 500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
201
544/MP/2020
Sterlite Power Grid Ventures Limited SPGVL
Petition under Regulation 4 and 10 of the Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulations, 2020 read with Regulation 111, 112 and 113 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for giving prior intimation of undertaking telecommunication business by the Petitioner and for determination of revenue sharing mechanism.
Reply / additional information as per ROP to filed by Petitioner,Respondent
202
543/MP/2020
ACME Yamunanagar Solar Power Private Limited (AYSPPL)
Petition under Section 79(1)(b) of the Electricity Act, 2003 read with Article 12.2 of the Power Purchase Agreement dated 09.08.2016 executed between the Petitioner and NTPC for seeking approval of Change in Law events due to enactment of Telangana Tax on Entry of Goods into Local Areas Act, 2001 read with Judgment dated 11.11.2016 titled �Jindal Stainless Limited & Anr. Vs. State of Haryana & Ors. and Batch (Civil Appeal Nos. 3453 of 2002) read with Show Cause Notice dated 02.01.2020 issued by Commercial Taxes Department, Government of Telangana and Assessment Order dated 11.02.2020 pronounced by Commercial Tax Officer, Mahboobnager Circle, Nalgonda Division, Telangana read with Hon�ble Telangana High Court Order dated 04.03.2020.
Preliminary Scrutiny
203
542/MP/2020
JAIPRAKASH ASSOCIATES LIMITED (JAL)
PETITION FOR REVOCATION ITS CATEGORY- I TRADING LICENCE UNDER REGULATION 20(3) OF CERC (PROCEDURE, TERMS AND CONDITIONS FOR GRANT TO TRADING LICENCE AND OTHER RELATED MATTERS) REGULATIONS, 2020 READ WITH SECTION 19 OF THE ELECTRICITY ACT, 2003.
Preliminary Scrutiny
204
541/MP/2020
Phelan Energy India RJ Private Limited (PEIRJ)
Clarification Petition under Section 79 (1) (f) and Section 94 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 read with Section 151 of Code of Civil Procedure seeking clarification of Order dated 05.02.2019 passed by this Hon�ble Commission in Petition No. 192/MP/2018
Preliminary Scrutiny
205
540/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010, and ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid.
Preliminary Scrutiny
206
539/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Preliminary Scrutiny
207
538/MP/2020
Chhattisgarh WR Transmission Limited (CWRTL)
Petition invoking Section 79(1)(d) and (f) of the Electricity Act, 2003 read with Regulation 5(3) of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2010  seeking compensation/ relief for increased construction cost due to certain events of Change in Law as per the applicable provisions of Transmission Service Agreement dated 24.06.2015.
Preliminary Scrutiny
208
537/MP/2020
NHDC LIMITED
Petition under Section 94 of Electricity Act� 2003 read with Regulations 79, 111 and 114 of CERC (Conduct of Business) Regulations� 1999 and Regulation 54 and 55 of CERC (Terms and Conditions of Tariff) Regulations�2014 for recovery of additional O&M expenses incurred against impact of Pay revision of NHDC employees and employees of Central Industrial Security Force (CISF), impact of wage revision (change in minimum wages) and implementation of Goods & Service Tax (GST) at Omkareshwar Power Station (OSPS) during the tariff period 2014-19.
Preliminary Scrutiny
209
536/MP/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 79 (1) of the Electricity Act, 2003 read with Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations1999 for clarification and modification of the GST/Safeguard Duty Orders, issuance of directions to the Buying Utilities/Distribution Utilities for immediate payment and application of the orders commonly to all the similar placed project developers and Buying Utilities/ Distribution Companies
Reply / additional information as per ROP to filed by Petitioner,Respondent
210
535/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010, providing adequate load shedding through automatic under frequency relays(UFRs) in Tripura Power System, keeping them functional in terms of Regulation 5.2 (n) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 9 of the Central Electricity Authority (Grid Standards) Regulations, 2010 and ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid.
Preliminary Scrutiny
211
534/MP/2020
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 read with Article 10 of the Case-1 long-term Power Purchase Agreement  dated 27.11.2013 read with Addendum No. 1 dated 20.12.2013 entered into between Dhariwal Infrastructure Limited and Tamil Nadu Generation and Distribution Corporation Limited for supply of 100 MW Contracted Capacity from Unit 2 of its 2 x 300 MW Coal-based thermal generating station located at Tadali, Chandrapur in the State of Maharashtra to Tamil Nadu Generation and Distribution Corporation Limited, and in compliance with the directions of the Hon?ble Commission in the Order dated 29.03.2020 passed in Petition No. 327/MP/2018 along with IA No. 87/2018.
Preliminary Scrutiny
212
533/MP/2020
Raipur Rajnandgaon Warora Transmission Limited (RRWTL)
Petition invoking Section 79(1)(d) and (f) of the Electricity Act, 2003 read with Regulation 5(3) of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2010  seeking compensation/ relief for increased construction cost due to certain events of Change in Law as per the applicable provisions of Transmission Service Agreement dated 24.06.2015
Preliminary Scrutiny
213
532/MP/2020
Kerala State Electricity Board Limited (KSEB Ltd.)
Dispute on Lignite transfer price
Hearing
214
531/MP/2020
NHDC LIMITED
Petition under Section 94 of Electricity Act� 2003 read with Regulations 79, 111 and 114 of CERC (Conduct of Business) Regulations� 1999 and Regulation 54 and 55 of CERC (Terms and Conditions of Tariff) Regulations�2014 for recovery of additional O&M expenses incurred against impact of Pay revision of NHDC employees and employees of Kendriya Vidyalaya & Central Industrial Security Force (CISF), impact of wage revision (change in minimum wages) and implementation of Goods & Service Tax (GST) at Indira Sagar Power Station (ISPS) during tariff period 2014-19.
Preliminary Scrutiny
215
530/MP/2020
KSK Mahanadi Power Company Limited (kskmahanadi)
PETITION UNDER SECTION 79 (1)(C), 79(1)(f) AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 SEEKING DIRECTIONS AGAINST THE RESPONDENTS IN RELATION TO WRONGFUL REJECTION OF THE APPLICATION FOR SHORT TERM OPEN ACCESS FOR TRANSFER OF POWER FROM THE WESTERN REGION TO SOUTHERN REGION
Order reserved
216
528/GT/2020
NLC Tamilnadu Power Ltd (NTPL)
NLC TAMILNADU POWER LIMITED (NTPL) - 2 x 500 MW Coal based Thermal Power Station - Petition seeking fixation of trued up Tariff under Regulations 2014 - for the period 2014-19
Preliminary Scrutiny
217
526/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Mauda Super Thermal Power Station Stage-I (2X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
218
525/MP/2020
Sprng Renewable Energy Private Limited (SprngRenewableEnergy)
Petition under Section 79 read with Regulations 20 and 21 of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2010, read with Regulation 33A and 33B of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-term Access and Medium-term Open Access in Inter-State Transmission and Related Matters) Regulations, 2009 and Regulations 111 and 112 of the CERC (Conduct of Business) Regulations, 1999 invoking the jurisdiction of this Hon?ble Commission for inter alia resolving discrepancies arising on account of conflict between the SCOD under the PPA and the date of operationalisation of connectivity and long term access, for seeking recognition of Change in Law and Force Majeure events impacting the implementation of the Project by the Petitioner and seeking appropriate reliefs with regard to exemption from payment of transmission charges, opening a Letter of Credit for PoC charges and quashing of the Default Notice issued by the CTU.
Reply / additional information as per ROP to filed by Petitioner,Respondent
219
524/MP/2020
BSES YAMUNA POWER Ltd. (BYPL)
Petition under Section 79 seeking relaxation of Orders passed by this Hon?ble Commission pursuant to directions issued by the Hon?ble Delhi Electricity Regulatory Commission
Preliminary Scrutiny
220
523/MP/2020
Shapoorji Pallonji Infrastructure Capital Company Private Limited (SPICCPL)
Petition under Section 79 (1) (c) and (f) of the Electricity Act, 2003 read with Regulation 33A of the CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009 (?Connectivity Regulations, 2009?) seeking relaxation of the procedure set out under Clause 10.11 of Detailed Procedure for ?Grant of Connectivity to Projects Based on Renewable Sources to Inter-State Transmission System?.
Hearing
221
522/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Kahalgaon Super Thermal Power Station Stage-I (4x210 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
222
521/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Korba Super Thermal Power Station Stage-III (1X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Preliminary Scrutiny
223
520/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Talcher Super Thermal Power Station Stage-II (4X500 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
224
519/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Vindhyachal Super Thermal Power Station Stage-II (2X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
225
518/MP/2020
SLS POWER CORPORATION LTD
Non-grant of accreditation to RE Generator and consequential dis-entitlement to REC.
Reply / additional information as per ROP to filed by Petitioner,Respondent
226
517/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Kahalgaon Super Thermal Power Station, Stage-II (1500 MW)   in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
227
516/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Vindhyachal Super Thermal Power Station Stage-IV (2X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
228
515/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Solapur Super Thermal Power Station (2X660 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
229
514/MP/2020
East North Interconnection Company Limited (ENICL)
Petition under Section 63 and 79(1)(c) and 79(1)(f) of the Electricity Act, 2003 along with Affidavit
Preliminary Scrutiny
230
513/MP/2020
Adani Power (Mundra) Limited (APMuL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 13 of the Power Purchase Agreements dated 07.08.2008 entered with Haryana Utilities; Guidelines for Determination of Tariff by Bidding Process for Procurement of Power by Distribution Licensees dated 19.01.2005, amended from time to time and revised Tariff Policy 2016, seeking compensation due to certain change in law events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
231
512/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Mouda Super Thermal Power Station Stage-II (2X660 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
232
511/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 
       for  Combined elements of Kaiga - Narendra 400 kV D/C Transmission Line, 400/220 kV Sub-station at Narendra with one 315 MVA ICT and 2nd 315 MVA ICT at Narendra Sub-station under Kaiga-Narendra Transmission System in Southern Region
Preliminary Scrutiny
233
509/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Vindhyachal Super Thermal Power Station Stage-III (2X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
234
508/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Farakka Super Thermal Power Station, Stage-I & II (1600 MW)   in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
235
510/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Singrauli Super Thermal Power Station  (2000 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner
236
17/RP/2020 in 368/TT/2018
Teestavalley Power Transmission Limited TPTL
Review Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of CERC (Conduct of Business) Regulations 1999, seeking review/modification of the Order dated 22.01.2020 in the Petition No. 368/TT/2018, in the matter of approval of transmission tariff for Circuit 1(b) of 400 kV D/C Teesta III ? Rangpo Section with Quad Moose Conductor up to LILO Point at Rangpo for the Tariff Period 2014-19.
Reply / additional information as per ROP to filed by Petitioner,Respondent
237
507/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

 Revision of Transmission Tariff for 2004 09 and 2009 14 tariff block
 Truing up of Transmission tariff for 2014 19 tariff block and 
 Determination of Transmission tariff for 2019 24 tariff block 

       for 500 MW HVDC back to back station at Gazuwaka (Asset I), Vijayawada Gazuwaka 400 kV D/C Line & 50 percent FSC Jeypore Gazuwaka 400 kV D/C T/L at Jeypore (Asset II) and (a) 40 percent FSC on Rengali Indravati 400 kV S/C T/L  & (b) 40 percent FSC on Meramundali Jeypore 400 kV S/C T/L at Jeypore  (Asset III) under Augmentation of capacity of Gazuwaka HVDC back to back project (500 MW) in Southern Region and Eastern Region
Preliminary Scrutiny
238
506/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

for Combined elements of (a) 80 MVAR bus reactor along with Nellore 400 kV bay extension; (b) 315 MVA ICT with cuddapah 400 kV bay extension; (c) 315 MVA ICT with Gooty Extension and IInd 3X167 MVA auto transformer at Kolar and switching arrangement for reactor at Somanahalli; (d) 315 MVA ICT with Gazuwaka sub-station bay  extension; (e) 315 MVA ICT with Munirabad sub-station bay extension; and (f) 315 MVA ICT with Khammam sub-station bay extension under System Strengthening Scheme V in Southern Region
Preliminary Scrutiny
239
505/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from anticipated DOCO to 31-03-2019 for Transmission Asset 1: Replacement of 3x167 MVA, 400/220KV ICTs with 1X500 MVA ICT at Somanhalli substation, Asset 2: Replacement of 4x167 MVA, 400/220KV ICTs with 1X500 MVA ICT at Somanhalli substation, Asset 3: Replacement of 1x50MVAr Bus reactor with 1x125MVAr Bus reactor at 400/220kV Narendra Substation,  Asset 4: 01 Nos. 500MVA, 765/400kV Regional Spare ICTs at Thiruvalam substation and Asset 5:  01 Nos. 500MVA, 765/400kV Regional Spare ICTs at Raichur substation under System strengthening-XXIII�  in  Southern Region.
Order reserved
240
504/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �North Eastern Region Strengthening Scheme-VII (NERSS-VII) in North Eastern Region�.
Preliminary Scrutiny
241
503/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission System for Ultra Mega Solar Park in Anantpur District, Andhra Pradesh - Part A (Phase-I)�
Preliminary Scrutiny
242
502/GT/2020
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 62 and 79(1)(b) of the Electricity Act, 2003 read with Chapter V of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for approval of Multi-Year Tariff of 540 (2 x 270) MW Coal based Thermal Power Project of Adhunik Power and Natural Resources Limited (APNRL) for the control period 01.04.2019 to 31.03.2024
Preliminary Scrutiny
243
501/MP/2020
NTPC Limited
Petition for approval of additional expenditure on account of installation of various Emission Control Systems at Feroze Gandhi Unchahar Thermal Power Station Stage-III  (1 x 210 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
244
500/MP/2020
NTPC Limited
Petition under section 79 (1) (a) & (f) of the Electricity Act, 2003 read with Article 10 of the PPA dated 30.03.2016.
Preliminary Scrutiny
245
499/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at National Capital Thermal Power Station, Stage-II  (980 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
246
498/MP/2020
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 79 read with Section 142 of the Electricity Act, 2003 for execution/implementation of the Order dated 04.02.2020 passed in Petition No. 115/MP/2019 including directions to State Load Despatch Centre, Odisha to comply with directions in said Order and directions for payment of amounts due to GKEL
Reply / additional information as per ROP to filed by Petitioner,Respondent
247
497/MP/2020
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under Section 79(1)(c), (d) and (f)and Regulation 103A of Conduct of Business Regulations for clarification/directions in regard to the Order dated 10.10.2019 passed by the Hon�ble Commission in No. L-1/44/2010-CERC for determination of Point of Connection (PoC) rates and transmission losses for the period of October 2018 to December 2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
248
496/MP/2020
NTPC Limited
Petition for approval of additional expenditure on account of installation of various Emission Control Systems at Feroze Gandhi Unchahar Thermal Power Station St-II  (2 x 210 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
249
495/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Regulation 4 of the Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulation, 2020 intimating the Hon�ble Central Electricity Regulatory Commission about continuation of Telecommunications and Digital Technology Businesses in accordance with the earlier approvals granted by the Hon�ble Commission under Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulation, 2007 and other relevant orders.
Reply / additional information as per ROP to filed by Petitioner,Respondent
250
494/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Regulation 8(4) of Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulation, 2020, seeking prior approval of the Hon�ble Commission for incorporating a wholly owned subsidiary company of the Petitioner to undertake Telecommunications and Digital Technology Businesses.
Reply / additional information as per ROP to filed by Petitioner,Respondent
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Petition No.
Petitioner
Subject
Status
251
493/MP/2020
Sipat Transmission Limited (SIPATTL)
Petition seeking approval under Section 17(3) and 17(4) of the Electricity Act, 2003 read with Article 15 of the Transmission Service Agreement dated 24.06.2015 for creation of security interest in the transmission project assets  and other relevant documents of Sipat Transmission Limited in favor New Security Trustee.
Reply / additional information as per ROP to filed by Petitioner,Respondent
252
492/MP/2020
DB Power Limited (DBPL)
Petition under Section79 (1) (c),79 (1)(d), 79 (1)(f) and 79 (1)(k) of the Electricity Act, 2003, for adjudication of dispute arising out of the action of Power Grid Corporation of India in relation to Bill-3 raised in contravention of Regulation 11 of the Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulation, 2010 read with Billing, Collection, Disbursement (BCD) Procedure and interalia, seeking declaration that the Petitioner is entitled for complete offset of charges billed in Bill-1 as well as Bill-3, in the event the quantum of transmission corridor availed by the Petitioner in any region is, for the corresponding period, equal to or more than the target region LTA quantum and for refund of monthly POC charges paid under Bill-3
Reply / additional information as per ROP to filed by Petitioner,Respondent
253
491/MP/2020
SEW Nafra Power Corporation Limited (SNPCL)
Petition seeking release of Bank Guarantee issued in favour of Respondent no. 1 owing to frustration of the Long Term Access Agreement dated 01.11.2012 between the Petitioner no. 1 and Respondent no. 1 in exercise of powers under Regulation 33A of the CERC (grant of connectivity, long-term access, and medium-term open access in inter-state transmission and related matters) regulations, 2009 read with Section 79 (1) (c) of the Electricity Act, 2003.
Reply / additional information as per ROP to filed by Petitioner,Respondent
254
490/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Darlipalli Super Thermal Power Station Stage-I  (2x800 MW) for the period from anticipated date of Commercial Operation of the Unit-I (i.e. 01.03.2020) to 31.03.2024.
Preliminary Scrutiny
255
489/GT/2020
ARAVALI POWER COMPANY PRIVATE LIMITED (APCPL)
Approval of tariff  of Indira Gandhi Super Thermal Power Station (3x500 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
256
488/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Kawas GPS(656.20 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
257
487/GT/2020
NTPC Limited
Approval of tariff  of Faridabad Gas Power Station (431.586 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
258
486/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Korba Super Thermal Power Station Stage-I&II(3X200+3x500 MW)for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
259
485/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal STPS  Stage-II (2x500 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
260
484/MP/2020
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 along with statutory framework governing procurement of power through competitive bidding and Articles 11 and 13 of the Power Purchase Agreements dated 06.12.2018 executed between ACME Phalodi Solar Energy Pvt. Ltd. and Solar Energy Corporation of India, and, ACME Raisar Solar Energy Pvt. Ltd. and Solar Energy Corp. of India Ltd. and the Tripartite Transmission Agreement dated 25.09.2018 executed between Power Grid Corporation of India Limited, ACME Solar Holdings Ltd and Fatehgarh-Bhadla Transmission Ltd., the Transmission Service Agreement dated 28.01.2019 executed between ACME Solar Holdings Ltd. and Power Grid Corporation of India Ltd. and the Long-Term Access Agreement dated 16.05.2019 executed between Power Grid Corporation of India Ltd. and ACME Solar Holdings Ltd. seeking directions to restrain SECI and Power Grid Corporation of India Limited  from invoking bank guarantees and letters of comfort along with return of the bank guarantees and letters of comfort.
Reply / additional information as per ROP to filed by Petitioner,Respondent
261
483/MP/2020
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 along with statutory framework governing procurement of power through competitive bidding and Articles 11 and 13 of the Power Purchase Agreements dated 07.12.2018 executed between ACME Deoghar Solar Power Pvt. Ltd. and Solar Energy Corporation of India, and, ACME Dhaulpur Powertech Pvt. Ltd. and Solar Energy Corp. of India Ltd. and the Tripartite Transmission Agreement dated 28.10.2018 executed between Power Grid Corporation of India Limited, ACME Solar Holdings Ltd and Fatehgarh-Bhadla Transmission Ltd., the Transmission Service Agreement dated 28.01.2019 executed between ACME Solar Holdings Ltd. and Power Grid Corporation of India Ltd. and the Long-Term Access Agreement dated 03.06.2019 executed between Power Grid Corporation of India Ltd. and ACME Solar Holdings Ltd. seeking directions to restrain SECI and Power Grid Corporation of India Limited  from invoking bank guarantees and letters of comfort and for return the bank guarantees and letters of Comfort
Reply / additional information as per ROP to filed by Petitioner,Respondent
262
482/TT/2020
DAMODAR VALLEY CORPORATION (DVC)
Tariff Petition for Existing Transmission & Distribution System (as on 31.03.2014): True-up for the period 2014-19 and Determination of Tariff for 2019-24
Hearing
263
481/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset 1: �300 MVAR STATCOM at 400kV Aurangabad substation, Asset 2: �200 MVAR STATCOM at 400kV Gwalior Substation, Asset 3: �300 MVAR STATCOM at 400kV Satna substation and Asset 4: �300 MVAR STATCOM at 400kV Solapur substation under �Installation of  STATCOMs in Western Region�.
Preliminary Scrutiny
264
480/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       For Transmission System associated with Neyveli Lignite Corporation � II (NLC-II) Expansion Project in Southern Region (DOCO 01.01.2010)
Preliminary Scrutiny
265
479/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
for Asset � (a) 400 kV Jeypore- Gazuwaka transmission line along with associated bays; and Asset � (b)  500 MW HVDC back to back stations at Gazuwaka under Gazuwaka HVDC back to back project in Southern Region.
Hearing
266
478/TT/2020
Power Transmission Corporation of Uttarakhand Limited (PTCUL)
Approval under Sections 61, 62 and 79 (1) (c) & 79 (1) (d) of the Electricity Act, 2003, Regulation-86 of CERC(Conduct of Business) Regulations,1999 and the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of Annual Fixed Cost and determination of tariff from anticipated DOCO to 31.03.2024 for 220kV Srinagar-Baramwari line [Point of Interconnection   (of Singoli Bhatwari HEP from the proposed Baramwari-Srinagar 220kV D/C line) to Khandukhal Srinagar Substation] under UITP Scheme (deemed ISTS) as per Hon?ble Central Electricity Regulatory Commission?s order dated 31 January 2013 against Petition number 133/ MP/2012 for tariff block 2019-24 period.
Reply / additional information as per ROP to filed by Petitioner,Respondent
267
477/MP/2020
ReNew Power Private Limited RPPL
Petition under Section 79(1)(c) and (f) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in directing the Petitioners to submit a fresh Bank Guarantee upon grant of Stage-II Connectivity against the Letter of Award dated 17.06.2019 issued by Solar Energy Corporation of India for development of 300 MW ISTS connected Wind Power Project in the State of Karnataka instead of utilizing the Bank Guarantee bearing no. 002BG01190330001 for an amount of Rs. 5,00,00,000/- already furnished by the Petitioners pursuant to the revoked Stage-II Connectivity dated 07.01.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
268
476/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Truing up of transmission tariff for 2014 19 tariff  block and
        Determination of transmission tariff for 2019 24  tariff block


in respect of Asset-I Combined Assets of (1) 400 kV D/C Ajmer (New)  Ajmer (RVPN) TL along with associated bays at both ends (2) 400 kV, 125 MVAR Bus Rector along with associated bay at Ajmer (New) Sub-station (3) 765/400 kV, 3X500 MVA ICT I along with associated bays at Ajmer (New) Sub-station (4) 400 kV D/C Chittorgarh (New)-Chittorgarh (RVPN) TL along with associated bays at both ends (5) 765 kV, 240 MVAR Bus Reactor along with associated bay at Chittorgarh (New) Sub-station (6) 400 kV, 125 MVAR Bus Reactor along with associated bay at Chittorgarh (New) Sub-station (7) 765/400 kV, 3X500 MVA ICT-I along with associated bays at Chittorgarh (New) Sub-station  (8) 765/400 kV, 3X500 MVA ICT II along with associated bays at Chittorgarh (New)  Asset II Combined Assets of (1) 765 kV 240 MVAR Bus Rector along with associated bay at Ajmer (New) Sub-station (2) 765/400 kV 3X500 MVA ICT-II along with associated bays at Ajmer (New) Sub-station Asset III 2X400 kV D/C(Quad) Tirunelveli Pooling Station-Tuticorin Pooling station line along with new 400/230KV (GIS) Tirunelveli Pooling Sub-station with 2X 125 MVAR 400 kV Bus reactors and associated bays at 400/230 kV Tuticorin Pooling station Asset-IV  2X500 MVA 400/230 kV transformers along with associated bays and equipment at new 400/230 kV (GIS) Tirunelveli Pooling Sub-station under Transmission System Associated with Green Energy Corridors Inter State Transmission Scheme (ISTS) Part A in Northern Region.
Preliminary Scrutiny
269
475/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
       for Asset-I: 400 kV D/C (Quard) Circuit-I of Dehradun- Abdullahpur transmission line along with associated bays at Dehradun and Abdullahpur Substation (DOCO 31.3.2018) , Asset-II: 400 kV D/C (Quard) Circuit-II of Dehradun- Abdullahpur transmission line along with associated bays at Dehradun and Abdullahpur Substation (DOCO 1.4.2018) , Asset-III:  400kV D/C(Quard) Dulhasti-Kishenpur single circuit strung along with associated bays at kishenpur (DOCO 23.1.2018) ,Asset-IV: Two nos. of 63 MVAR 400kV Line Reactor Balia (PG) Sub-station (Extn) (DOCO 1.2.2014) under �Northern region system strengthening scheme-XXIV� in northern region.
Preliminary Scrutiny
270
474/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
(i) Truing up of transmission tariff for 2014-19 tariff  block and
(ii) Determination of transmission tariff for 2019-24  tariff block 
For Assets under Fibre Optic communication system under Expansion of Wideband Communication Network� scheme in Eastern Region.
Preliminary Scrutiny
271
473/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission System associated with Ramagundam STPP including ICT at Khammam and Reactor at Gazuwaka under CTP Augmentation in Southern Region
Preliminary Scrutiny
272
472/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for 
(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block 
in respect of :Combined Asset-A: (A1)Associated bays of 765 kV S/C Lucknow-Barielly transmission line including 3�80 MVAR switchable line reactor at Lucknow (New) and line reactor at Bareilly (New) sub-station, (A2):2nd Circuit of 400 kV D/C (Quad) Bareilly (New)-Bareilly (Old) transmission line with associated bays, and (A3) : 765/400 kV 1500 MVA ICT-I at Bareilly (New) Sub-station, along with associated bays, Asset-B: 765 kV, 3x80 MVAR Bus reactors at Bareilly (New) Sub-station, Asset-C: Associated bays of 1st circuit of 400 kV D/C (Quad) Bareilly (New)- Bareilly (Old) Transmission Line, Asset-D: 765/400 kV 1500 MVA ICT-II at Bareilly (New) Sub-station along with associated bays, Asset-E: 1st circuit of 400 kV D/C (Quad) Bareilly (New)-Kashipur (PTCUL) Transmission Line and associated bays, Asset-F: 2nd circuit of 400kV D/C (Quad) Bareilly (New)-Kashipur (PTCUL) Transmission Line and associated bays, Asset-G: 400kV D/C Kashipur-Roorkee line along with associated bays, Asset-H: 400kV D/C Roorkee-Saharanpur line along with associated bays, Asset-I: 125 MVAR Bus Reactor at Roorkee Sub-station, Asset-J: 765kV S/C Bareilly-Lucknow Transmission Line at 400kV level, Asset-K: One circuit of 400kV D/C Bareilly (New)-Bareilly (Existing) TL under �Northern Region System Strengthening Scheme - XXI� in Northern Region
Preliminary Scrutiny
273
471/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
 

(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block
 
in respect of Asset-I: 220kV Kishanganga - Amargarh D/C line on M/C tower under the scheme �Transmission system associated with Kishenganga HEP� in Northern Region
Preliminary Scrutiny
274
470/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Transmission system associated with URI Hydroelectric project (4 120 MW) in Northern Region.
Preliminary Scrutiny
275
469/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for 
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii)  Determination of Transmission tariff for 2019-24  tariff block 
in respect of Combined Asset consisting of: Asset-I: Combined Asset-A& B: (Asset A: 315 MVA ICT-I at Sikar 400/200 kV new Sub-station with 1 No. 220 kV Line bay and Asset-B: LILO of ckt-I of Sikar (RVPN)-Ratangarh (RVPN) 220 kV D/C line at Sikar(PG), Asset-C: LILOof Ckt-II of Sikar(RVPN)-Ratangarh(RVPN) 220 kV D/C line at Sikar(PG), Asset-D: 315 MVA ICT-II at Sikar 400/200 kV New Sub-station with 1 No. 220 kV line bay, Combined Asset Eto I (Asset E: LILO of 1st circuits of 400 kV Jhakri - Abdulllapur transmission line at Panchkula, Asset F: LILO of 2nd circuits of 400 kV Jhakri - Abdulllapur transmission line at Panchkula, Asset-G: 400/220 kV 315 MVA ICT-I along with associated bays at Panchkula Sub-station, Asset-H: 315 MVA ICT-II along with associated bays at Panchkula Sub-station, Asset-I: 125 MVAR bus reactor along with associated bays at Panchkula Sub-station, Asset-J: 400 kV, 80 MVAR bus reactor along with associated bays at 400/220 kV Sikar Sub-station, Asset-II: Asset-A: 400 KV Agra-Sikar (D/C QUAD) Line with associated Bays at Agra ; Asset-B: 2 nos. 400 kV line bays for 400 kV D/C Agra-Sikar line including 2 nos. 50 MVAR Line Reactors under Bus Reactor operation mode at 400/220 kV Sikar Sub-station, Asset-III: One ckt of 400 kV D/C Sikar-Ratangarh line with associated bays, Asset-IV: Second ckt of 400 kV D/C Sikar-Ratangarh line with associated bays, Asset-V: 125 MVAR bus reactor at Ratangarh S/S (RRVPNL) with associated bays and Asset-VI: 400 kV D/C Sikar-Jaipur line with associated bays under �System Strengthening in Northern Region for Sasan and Mundra UMPP� in Northern Region.
Preliminary Scrutiny
276
468/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

 For Asset I  400/220 kV Ludhiana Sub-station: (+) 600 MVAR / (-) 400 MVAR  Asset II 400/220 kV Kankroli Sub-station: (+) 400 MVAR/(-) 300 MVAR SVC (DOCO 25.12.2016) Asset III 400/220 kV New Wanpoh Sub-station: (+) 300 MVAR / (-) 200 MVAR SVC ) under Static VAR Compensator (SVCs) in Northern region
Preliminary Scrutiny
277
467/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For combined assets of i) 400 kV Gandhar-Padge S/C transmission line with associated bays and 400 kV Gandhar-Gandhar S/C transmission line and ii) 220 kV Gandhar-Bharuch D/C transmission line with associated bays and 400 kV Gandhar-Dehgam D/C transmission line with sub-station at Dehgam associated with Gandhar Gas Power Station (Stage-I) in Western Region
Preliminary Scrutiny
278
466/TT/2020
DAMODAR VALLEY CORPORATION (DVC)
'NON-ISTS LINES CARRYING ISTS POWER': TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR 400 KV TRANSMISSION LINES OF DVC DECLRAED AS 'NON-ISTS LINES CARRYING ISTS POWER -BY ERPC'
Hearing
279
465/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block & 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
For Asset-I:- combined assets of Ckt-I & Ckt-II (Asset-II) of 400 kV Teesta (Stage-V) Siliguri transmission line, Asset-II:- 315 MVA400/220 kV ICT-II at Baripada Sub-station along with associated bays and Asset-III:- Shifting of 50 MVAR Reactor from Rengali to Baripada under Transmission system associated with Teesta (Stage-V) HEP in Eastern Region.
Preliminary Scrutiny
280
464/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Combined Assets of Transmission System associated with Koteshwar HEP in Northern Region
Preliminary Scrutiny
281
463/TT/2020
Power Transmission Corporation of Uttarakhand Limited (PTCUL)
Approval of tariff in respect of PTCUL owned transmission lines/system connecting with other states and intervening transmission lines incidental to inter-State transmission of electricity as per the Central Electricity Regulatory Commission�s order dated 14.3.2012 in Petition No.15/Suo-Motu/2012, for inclusion in POC charges as provided in the Central Electricity Regulatory Commission (Sharing of inter-State Transmission Charges and Losses) Regulations, 2010 in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for tariff block 2019-24 period and Regulation 86 of CERC (Conduct of Business) Regulations, 1999.
Reply / additional information as per ROP to filed by Petitioner,Respondent
282
462/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations‟1999 and CERC (Terms and Conditions of Tariff) Regulations ‟2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Assets (04 nos) under Eastern Region Strengthening Scheme V (ERSS-V) in Eastern Region.
Order reserved
283
461/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets NLC-Karaikal 230 kV D/C Line (through LILO of the 230 kV Neyveli-Bahour S/C line at Karaikal)  under NLC-Karaikal 230 kV D/C line in Southern Region.
Preliminary Scrutiny
284
460/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

       For Thermal Powertech Corporation India Ltd. Switchyard to Nellore Pooling Station 400 kV D/C (quad) Line along with associated bay extensions at Nellore Pooling Station under Transmission System for connectivity of Thermal Powertech Corporation India Ltd in Southern Region
Preliminary Scrutiny
285
459/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(iii) Transmission tariff for 2014-19 tariff  block and 
(iv) Determination of Transmission tariff for 2019-24  tariff block 
 for Asset-I: Replacement of   1x315 MVA, 400/220 kV ICT with 1x500 MVA, 400/220 kV ICT  at 400 /220KV Lucknow S/S under Transmission System for ?Northern  Region System Strengthening Scheme-XL? in Northern Region
Preliminary Scrutiny
286
458/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 


for 400/220kV, 500 MVA ICT-III alongwith 400kV AIS bay & 220kV GIS bay at Gaya Sub-station under Eastern Region Strengthening Scheme XVII- Part- B  in Eastern Region
Preliminary Scrutiny
287
457/MP/2020
Chhattisgarh WR Transmission Limited (CWRTL)
Petition seeking approval under Section 17(3) and 17(4) of the Electricity Act, 2003 read with Article 15 of the Transmission Service Agreement dated 24.06.2015 for creation of security interest in the transmission project assets  and other relevant documents of Chhattisgarh-WR Transmission Limited in favour of the security trustee.
Reply / additional information as per ROP to filed by Petitioner,Respondent
288
456/MP/2020
Raipur Rajnandgaon Warora Transmission Limited (RRWTL)
Petition seeking approval under Section 17(3) and 17(4) of the Electricity Act, 2003 read with Article 15 of the Transmission Service Agreement dated 24.06.2015 for creation of security interest in the transmission project assets  and other relevant documents of Raipur- Rajnandgaon Warora Transmission Limited in favor of the security trustee.
Reply / additional information as per ROP to filed by Petitioner,Respondent
289
455/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for 

Truing up of transmission tariff for 2014 19 tariff  block and 
Determination of transmission tariff for 2019 24  tariff block 

in respect of Asset 1 LILO of both circuits of Bamnauli-Samaypur 400kV line at Tughlakabad along with associated bays Asset 2 400/220 kV, 2x500 MVA ICT-I and II at 400 /220 kV GIS at TughlakabadSub-station along with associated bays & 400kV, 125 MVAR Bus reactor at GIS TughlakabadSub-station along with associated bays Asset 3 400/220 kV, 500 MVA ICT-III at 400 /220 kV GIS at Tughlakabad Sub-station along with associated bays and Asset 4 400/220 kV, 500 MVA ICT-IV at 400 /220 kV GIS at Tughlakabad Substation along with associated bays  under Creation of 400/220 kV Substations in NCT of Delhi during 12th plan period (Part B1) in Northern Region
Preliminary Scrutiny
290
454/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Farakka STPS Stage-III (1x500MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
291
453/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1) (a) of the Electricity Act, 2003 and Regulation 8,14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 18.05.2018 to 31.03.2019 in respect of Kishanganga Power Station.

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 24, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Kishanganga Power Station.
Preliminary Scrutiny
292
452/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Sipat STPS  Stage-IIfor the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Hearing
293
451/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Korba STPS  Stage-I&II for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Hearing
294
450/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Tanda Thermal Power Station (440 MW) for the period from 01.04.2014 to 31.03.2019 after truing-up
Preliminary Scrutiny
295
449/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation  86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

in respect of combined asset under Transmission System associated with Rampur HEP
Preliminary Scrutiny
296
448/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV Jeypore -Talcher Transmission system in Eastern Region
Preliminary Scrutiny
297
447/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission System Strengthening associated with Mundra UMPP (Part-A)� in Western Region
Preliminary Scrutiny
298
446/GT/2020
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of MTPS Stage-II (2x195 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
299
445/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Tanda Thermal Power Station (440 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
300
444/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Ramagundam Super Thermal Power Station Stage- III ( 500 MW )  for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
page separator
S. No.
Petition No.
Petitioner
Subject
Status
301
443/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Rajiv Gandhi Combined Cycle Power Project (RGCCPP), Kayamkulam (359.58 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
302
442/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Kahalgaon Super Thermal Power Station, Stage-II (1500 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
303
441/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Talcher Super Thermal Power Station, Stage-II (2000MW)  for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
304
440/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Kahalgaon STPS Stage-I (840MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
305
439/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of National Capital Thermal Power Station Dadri, Stage-I (840 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
306
438/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Feroze Gandhi Unchahar Thermal Power Station Stage-II (420 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
307
437/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Mauda Super Thermal Power Station Stage-I (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
308
436/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Talcher Super Thermal Power Station    Stage-I (1000 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
309
435/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Sipat Super Thermal Power Station Stage-II (2x500 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
310
434/GT/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Ratnagiri  Power Station        (1967.08 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
311
433/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Rihand Super Thermal Power Station, Stage-I  (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
312
432/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Anta Gas Power Station (419.33 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
313
431/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Feroze Gandhi Unchahar Thermal Power Station St-I (420 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
314
430/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Rihand Super Thermal Power Station St-III (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
315
429/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Farakka Super Thermal Power Station Stage-I&II (1600 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
316
428/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Auraiya Gas Power Station (663.36 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
317
427/GT/2020
NTPC Limited
Approval of tariff  of Feroze Gandhi Unchahar Thermal Power Station St-III (210 MW)  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
318
426/GT/2020
NTPC Limited
Approval of tariff  of Rihand Super Thermal Power Station St-II (1000 MW)  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
319
425/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Sipat Super Thermal Power Station Stage-I(3x660) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
320
424/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Singrauli Super Thermal Power Station  (2000 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
321
423/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Mauda Super Thermal Power Station Stage-II (1320 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
322
422/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal Super Thermal Power Station Stage-IV(1000MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
323
421/GT/2020
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of MTPS Stage-II (2x195 MW) for the period from COD of Unit-I (i.e.18.03.2017) to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
324
420/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Jhanor Gandhar GPS (657.39 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
325
419/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Korba Super Thermal Power Station Stage-III(500MW)for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
326
418/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Simhadri Super Thermal Power Station Stage- II ( 1000 MW )  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
327
417/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Simhadri Super Thermal Power Station Stage-I (1000 MW)  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
328
416/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Ramagundam Super Thermal Power Station Stage- I & II ( 2100 MW )  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
329
415/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal Super Thermal Power Station Stage-V(1x500MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
330
414/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at National Capital Thermal Power Station (NCTPS), Dadri Stage-I (840MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
331
413/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
        For a) 220kV D/C Kayamkulam-Edmon Transmisison Line and b0 220kV D/C Kayamkulam-Pallom transmission line with associated bays under Kayamkulam transmission System in Southern Region
Preliminary Scrutiny
332
15/RP/2020 in 281/GT/2018
NHPC LTD
Review of the order dated 05.02.2020 passed by the Hon?ble Commission in the matter of Approval of Generation Tariff of Sewa-II HE Project (3x40 MW) for the period 29.06.2010 to 31.3.2014 under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Additional information as per Interim Order to be filed by Petitioner,Respondent
333
412/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for approval of tariff of Koldam Hydro Electric Project (4 X 200 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
334
411/GT/2020
NTPC Tamil Nadu Energy Company Limited (NTECL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vallur Thermal Power Station (3X500 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
335
410/GT/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Ratnagiri  Power Station        (1967.08 MW)  for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
336
409/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Bongaigaon Thermal Power Station (3X250 MW)  for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
337
408/GT/2020
Maithon Power Limited (MPL)
Petition for determination of Generation Tariff for the Tariff Period commencing from 01.04.2019 to 31.03.2024 in terms of Regulation 8 (9) of CERC (Terms & Conditions of Tariff) Regulations, 2019 and Truing-up of Generation Tariff for FY 2014-15 to FY 2018-19 in terms of Regulation 9(2) of CERC (Terms and Conditions of Tariff) Regulations, 2014 read with Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and Section 79 of the Electricity Act, 2003 for the 2x525 MW Maithon Right Bank Thermal Power Project (�MRBTPP�) of Maithon Power Limited (MPL).
Order reserved
338
407/GT/2020
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 62 and Section 79(1)(b) of the
Electricity Act, 2003 read with the Central Electricity
Regulatory Commission (Terms and Conditions of Tariff)
Regulations, 2019 for determination of Generation Tariff
for the period 01.04.2019 to 31.03.2024 and Truing-Up of
Generation Tariff from 01.04.2014 to 31.03.2019 in
respect of 262.5 MW gross capacity sale from 3 x 350 MW
Kamalanga Thermal Power Plant of GMR-Kamalanga
Energy Limited (GKEL) to GRIDCO acting as nominee of
Government of Odisha for procuring power for the Odisha
Distribution Companies.
Reply / additional information as per ROP to filed by Petitioner,Respondent
339
406/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for the assets of �Transmission System associated with Sasan Ultra Mega Power Project (UMPP)�
Order reserved
340
405/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 For Asset-A1 : 765 kV Line bay & 3x80 MVAR line reactor at 765 kV Vadodara GIS for Vadodara-Dhule transmission line(IPTC) ( covered in petition 66/TT/2015) and Asset-B1 : 765 kV line Bays & 3*80 MVAR Switchable line Reactor at 765 kV Jabalpur Pooling Substation (for 765 kV S/C Jabalpur-Bhopal line),  Asset-B2:765 kV Line BAYS & 3*80 MVAR line reactor at 765 kV Indore S/S(for 765 kV S/C Bhopal-Indore line) and Asset-B3: Extension of 765 kV Aurangabad substation for 765 kV S/C line bay ( covered in petition 227/TT/2014) under �Line bays and Reactor Provisions at POWERGRID Sub-stations associated with System Strengthening for Western Region�.
Preliminary Scrutiny
341
404/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for Asset-I: 1 X 500 MVA, 400/220 kV Transformer at Panchkula Sub-station, Asset-II: 1 X 500 MVA , 400/220 kV Transformer at Jalandhar Sub-station, Asset-III:  1 X 315 MVA, 400/220 kV Transformer at Samba Sub-station, Asset-IV: 400/220 kV, 3 x 105 MVA ICT along with associated bays at Hamirpur Sub-station, Asset-V: 220 kV, 2 nos. Line bays at Hamirpur Sub-station, Asset-VI: 220 kV, 2 nos. Line bays at Jallandhar Sub-station and Asset-VII: 1 x 500 MVA, 400/220 kV ICT-IV at GIS Gurgaon Sub-station under "Augmentation of Transformers in Northern Region-Part B" in Northern Region.
Preliminary Scrutiny
342
403/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for the assets under �Transmission System associated with Mundra Ultra Mega Power Project�
a. covered in CERC order dated 26.05.2016 in petition no. 20/TT/2015
b. covered in CERC order dated 02.12.2019 in petition no. 194/TT/2018
c. covered in CERC order dated 29.04.2016 in petition no. 185/TT/2014
d. covered in CERC order dated 23.07.2018 in Petition no. 207/TT/2017
Preliminary Scrutiny
343
402/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal STPS  Stage-III(2x500 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
344
401/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal Super Thermal Power Station Stage-I (1260 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
345
400/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Dadri Gas Power Station (829.78 MW) for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
346
399/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Talcher Thermal Power Station                      (460 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
347
398/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Kopili Hydro Electric Power Plant (4 X 50 MW = 200 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
348
397/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Khandong Hydro Electric Power Plant (2 X 25 MW = 50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
349
396/GT/2020
NTPC SAIL POWER COMPANY  LIMITED (NSPCL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Bhilai Expansion Power Plant (2x250 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
350
395/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Korba STPS  Stage-III (1x500 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
351
394/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Mouda STPS Stage-II for the period from COD of the 1st Unit ( 01.02.2017) to 31.03.2019 after the truing up exercise
Hearing
352
393/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Mauda-I STPS  Stage-I (2x500 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
353
392/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Talcher Super Thermal Power Station, Stage-II (2000MW) for the period from 01.04.2014to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
354
391/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of  Farakka Super Thermal Power Station, Stage-III (1x500 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
355
390/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 9(2) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019,  for determination  of tariff for the period 01.04.2019 to 31.03.2024  in respect of  Tuirial hydro Electric Power Plant (60 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
356
389/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff  of Barauni Thermal Power  Station Stage-I for the period from the date of takeover i.e.  15.12.2018   to 31.03.2019
Reply / additional information as per ROP to filed by Petitioner,Respondent
357
388/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of National Capital Thermal Power Station Dadri, Stage-I for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
358
387/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Talcher Super Thermal Power Station Stage-I for the period from 01.04.2014  to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
359
386/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL?s  Barsingsar Thermal Power Station BTPS 250 MW  (BTPS)   for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
360
385/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL�s  Thermal Power Station II 1470 MW  (TPS- II Stage I 630 MW and Stage II 840 MW)  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
361
384/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL�s  Thermal Power Station I Expansion 420 MW  (TPS- I Expn)  for the period from 01.04.2019 to 31.03.2024
Preliminary Scrutiny
362
383/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for

(i) Truing up of Transmission tariff for 2014-19 tariff  block and
(ii) Determination of Transmission tariff for 2019-24  tariff block

For Combined Assets consisting of Asset-I: 1 �315 MVA, 400/220kV transformer at Nalagarh (DOCO: 01.11.2013), Asset-II: 1�315 MVA, 400/220 kV transformer at Abdullahpur (DOCO: 01.11.2013), Asset III: 1�500 MVA, 400/220kV transformer at Amritsar (DOCO: 01.10.2013), Asset IV: 4�105 MVA, 400/220kV single phase transformers at Kishenpur (DOCO: 01.03.2014) associated with Augmentation of Transformation capacity (Part-I) in Northern & Eastern Region
Preliminary Scrutiny
363
382/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
For Assets under �Transfer of Power from Generation Projects in Sikkim to NR / WR Part-B
Preliminary Scrutiny
364
381/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under sub section(4) of Section 28 & 79(1)(d) of Electricity Act 2003 and Regulation, 86 of CERC (Conduct of Business) Regulations, 1999 for  determination of

Truing up of Annual Fees and Charges for 2014 19 tariff block
Fees and Charges for the period 2019 24 tariff block

in respect of Combined Assets consist of

Asset I 1099.803 km of fiber optic communication system in lieu of existing microwave, 
Asset II 1628.966 km of fiber optic communication system in lieu of existing mocirwave, 
Asset III 493.064 km of fiber optic communication system in lieu of existing Microwave, 
Asset IV 530.621 km of fiber optic communication system in lieu of existing microwave  

under the scheme Fibre Optic Communication System in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave Links in Northern Region 

And

Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
Truing up of transmission tariff for 2014 19 tariff  block and 
Determination of transmission tariff for 2019 24  tariff block 

in respect of Fibre Optic communication system (847.124 km) in lieu of existing Unified Load Despatch and Communication(ULDC) Microwave links in Northern region
Preliminary Scrutiny
365
380/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and  CERC (Terms and Conditions of Tariff) Regulations 2009, CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

              (i)        Truing up of Transmission tariff for 2009-14 tariff block 
             (ii)        Truing up of Transmission tariff for 2014-19 tariff block and 
             (iii)       Determination of Transmission tariff for 2019-24 tariff block
        
         For System associated with North West Corridor Strengthening Scheme in both Western      
         And Northern region consisting of

         Asset-I: 765 kV S/C Gwalior-Agra transmission line Circuit-II along with 400 kV bays at Agra-  
          Gwalior S/S  
         Asset-II: 400 kV D/C Zerda-Kankroli line along with associated bays
Preliminary Scrutiny
366
379/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for 
Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
in respect of Combined Asset consisting of: Asset A1  80 MVAr line reactor of Barh-I Line (charged as bus reactor) at Gorakhpur Substation, Asset A2  80 MVAr line reactor of Barh-II Line (charged as bus reactor) at Gorakhpur  Substation, Asset B  Barh-II TPS-Gorakhpur 400 kV D/C (Quad) line alongwith 400 kV line bays at Gorakhpur Substation (excluding switchable line reactor), Asset C 125 MVAr Bus Reactor at Gorakhpur Substation Asset D Converting 2X80 MVAr Line Reactors at Gorakhpur end of 400 kV Barh  Gorakhpur (Quad) transmission line to 2X80 MVAr Switchable Line Reactors under Immediate Evacuation System associated with Barh-II TPS in Northern Region
Preliminary Scrutiny
367
378/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for Asset-I: LILO of both circuits of 400 kV D/C Kishenpur Wagoora T/L along with bays at New Wanpoh & 1 No. 315 MVA, 400/220kV ICT-I along with associated bays at New Wanpoh and 03 No. 220 kV Line Bays (DOCO: 01.10.2013), Asset-II: 400/220 KV 315 MVA ICT-II along with associated bays at New Wanpoh S/s (DOCO: 03.07.2014) , Asset-III: 400 KV 125 MVAR Bus Reactor along with associated bays (DOCO: 16.06.2014)  , ,Asset-IV: 400 kV D/C Kishenpur- New Wanpoh Line alongwith associated bays at both ends (DOCO:31.07.2017) associated with Northern Region System Strengthening Scheme-XVI�
Preliminary Scrutiny
368
377/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and
(ii) Determination of Transmission tariff for 2019-24  tariff block
in respect of assets of combined assets under BUS REACTORS IN NORTHERN REGION (PHASE-II)
Preliminary Scrutiny
369
376/GT/2020
Pragati Power Corporation Limited (PPCL)
Tariff Petition under section 62 and 79(1) (a) & (b) of the Electricity Act, 2003 and CERC Tariff Regulations, 2019 for determination of Generation Tariff of Pragati-III CCPS 1371.2 MW power plant of Pragati Power Corporation Limited for the period from 01.04.2019 up to 31.03.2024 of current MYT period 2019-24
Preliminary Scrutiny
370
375/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
          Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
For Assets under East Coast Energy Pvt. Ltd. And NCC Power Projects Ltd. LTOA Generation Projects in Srikakulam Area Part-B in Eastern and Western Region underRegulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations 1999.
Preliminary Scrutiny
371
374/MP/2020
ACME Jaipur Solar Power Private Limited (AJSPPL)
Petition under 79(1)(f) of the Electricity Act, 2003 read with Article 17 of the Power Purchase Agreement dated 17.04.2017 executed by ACME Jaipur Solar Power Private Limited Petitioner with M. P. Power Management Company Limited and Delhi Metro Rail Corporation Ltd AND in terms of the directions issued by the Central Government vide its Notification bearing No. 23/43/2018-R&R dated 27.08.2018 for allowing pass through of additional expenditure incurred by the generator on account of events pertaining to 'Change in Law' alongwith this Hon'ble Commission order dated 09.10.2018.
Reply / additional information as per ROP to filed by Petitioner,Respondent
372
373/MP/2020
ACME Jaipur Solar Power Private Limited (AJSPPL)
Petition filed under Section 79(1)(f) of the Electricity Act, 2003 seeking approval of Annuity model in terms of Central Electricity Regulatory Commission (Terms and Conditions for Tariff Determination from Renewable Energy Sources) Regulations, 2017 for recovering Safeguard Duty Claim on account of Change in Law from M.P Power Management Company Limited and Delhi Metro Rail Corporation as per the Order dated 15.10.2019 passed by this Hon�ble Commission in Petition No. 19/MP/2019
Reply / additional information as per ROP to filed by Petitioner,Respondent
373
372/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Assets under �Eastern Region Strengthening Scheme � III (ERSS-III)� in Eastern Region under   Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Preliminary Scrutiny
374
371/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I:- LILO of 220 kV Tanakpur-Bareilly Transmission Line (Ckt-II) at Sitarganj along with associated bays (DOCO: 01.03.2009), Asset-II:- 220/132, 100 MVA ICT-I at Sitarganj along with associated bays (DOCO: 01.03.2009), Asset-III:- 220/132, 100 MVA ICT-II at Sitarganj along with associated bays (DOCO: 01.08.2009), Asset-IV:- 220/132, 100 MVA ICT-I at Pithoragarh along with associated bays (DOCO: 01.09.2010), Asset-V:- 220/132, 100 MVA ICT-II at Pithoragarh along with associated bays (DOCO: 01.12.2010), Asset-VI:- LILO of one circuit of Dhauliganga- Bareilly Transmission Line at Pithoragarh along with associated bays (DOCO: 01.08.2010) associated with �System Strengthening Scheme in Uttaranchal� in Northern Region.
Preliminary Scrutiny
375
370/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset 1 : Combined Assets at Raigarh substation comprising of 1a) 765KV D/C Raigarh PS (Kotra)-Raigarh PS (Tamnar) Transmission line alongwith  accociated bays 1b) 765/400kV, 1500MVA, ICT-1 at Raigarh pooling station (near Tamnar) along with associated bays,1c) 765 KV, 240MVAr, Bus reactor at Raigarh pooling station (near Tamnar) along with associated bays, 1d) 765/400KV, 1500MVA ICT-2 at Raigarh pooling station (near Tamnar) along with assocatied bays, 1e) 765/400KV, 1500MVA ICT-3 at Raigarh pooling station (near Tamnar) along with assocatied bays. Asset 2a : 765KV D/C Champa Pooling Station-Raipur Pooling Station  Transmission Line alongwith associated bays at Raipur PS only, Asset 2b: Bay Extension, at 765kV Raipur Pooling Station with Line shunt reactor for 765kV Champa-1 Line Bay - Charged as Bus Reactor, Asset 3a: 765KV S/C Champa Pooling Station-Dharamjaygarh SS TL & Bays at Dharamjaygarh SS Only, Asset 3b: Raigarh PS (near Kotra) - Champa PS 765 kV S/C T/L along with associated bays & One no. bay at Champa PS for One ckt. of Champa PS - Raipur PS 765 kV D/C T/L, Asset 3c: 765/400 kV 1500 MVA ICT-1 along with associated bays at Champa PS, Asset 3d: 1500 MVA, 765/400 kV Auto Transformer-2 alongwith associated bays at Champa, Asset 3e: 765 kV, 3 x 80 MVAr Bus Reactor alongwith associated bays at Champa PS, Asset 3f : 400 kV, 80 MVAr Bus Reactors alongwith associated bays at Champa PS, Asset 3g: 765/400 kV 1500 MVA ICT-3 & ICT4 along with associated bays at Champa PS, Asset 3h: 765/400 kV 1500 MVA ICT-5 along with associated bays at Champa PS, Asset 3i: 765/400 kV 1500 MVA ICT-6 along with associated bays at Champa PS, Asset 3j: one no.  765 kV Dharamjaygarh line bay for 765 kV S/C Champa PS - Dharamjaygarh S/S T/L at 765/400 kV Champa PS, Asset 3k: One no. 765 kV bay at Champa for one ckt. of Champa PS - Raipur PS 765 kV D/C T/L under Establishment of pooling stations at Champa and Raigarh(near Tamnar) for IPP Generation projects in Chattisgarh  (IPP-B).
Preliminary Scrutiny
376
12/RP/2020 in 249/GT/2016
Teesta Urja Limited (TUL)
Review Petition under Section  94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations 1999, seeking review of the Order dated 09.01.2020 passed by this Hon'ble Commission in Petition No. 249/GT/2016, in the matter of  determination of tariff of 1200 MW Teesta III hydro electric project for the control period 2014-19.
Additional information as per Interim Order to be filed by Petitioner,Respondent
377
369/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Anta Gas Power Station for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
378
368/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for NLCIL�s  Thermal Power Station II 1470 MW  (TPS- II Stage I 630 MW and Stage II 840 MW)  for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
379
367/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for Circulating Fluidized Bed Combustion (CFBC) Technology based NLC Thermal Power Station II Expansion Unit � II (250 MW) for the period from the actual CoD i.e. 22.04.2015 for Unit II and from 05.07.2015 for the Station (Unit-I and Unit-II) (2x 250 MW) to 31.03.2019
Preliminary Scrutiny
380
366/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for NLCIL�s Barsingsar Thermal Power Station 2 X 125 MW (BTPS) for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
381
365/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for NLCIL�s  Thermal Power Station I Expansion 420 MW  (TPS- I Expansion)  for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
382
364/GT/2020
NTPC Limited
Revision of Tariff pf Feroze Gandhi Unchahar Thermal Power Station Stage IV from 30.09.2017 to 31.03.2019 after truing up exercise
Preliminary Scrutiny
383
363/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Koldam Hydro Electric Project for the period from 18.07.2015 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
384
362/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  Kahalgaon Super Thermal Power Station, Stage-II (1500 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
385
10/RP/2020 in 240/GT/2017
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Review of Order dated 22.01.2020 passed by the Hon�ble Commission for approval/ revision of the tariff of Muzaffarpur Thermal Power Station, Stage-I (2x110 MW) of KBUNL for the period from the date of COD of Unit-2(15.10.2010) to 31.3.2014 and from 01.04.2014 to 31.03.2019.
Additional information as per Interim Order to be filed by Petitioner,Respondent
386
361/GT/2020
Pragati Power Corporation Limited (PPCL)
Petition under section 62 and 79(1) (a) & (b) of the Electricity Act, 2003, CERC (Terms & Condition of Tariff) Regulation, 2014 and section 86 of CERC (Conduct of Business) Regulations, 1999 for True up of Generation Tariff of Pragati-III CCPS 1371.2 MW power plant of Pragati Power Corporation Limited for the MYT period 01.04.2014 to 31.03.2019
Preliminary Scrutiny
387
360/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission System for Ultra Mega Solar Park in Anantpur District, Andhra Pradesh - Part A (Phase-I)�
Preliminary Scrutiny
388
359/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
Truing up of transmission tariff for 2014 19 tariff  block and 
Determination of transmission tariff for 2019 24  tariff block
 
in respect of Combined Assets consisting of Asset 1 80 MVAR Bus Reactor at Kaithal Sub Station  Asset 2  LILO of both circuits of 400 kV D/C (QUAD) Meerut Kaithal 400 KV D/C TL and associated bays at Bagpat GIS S/s, 125 MVAR Bus Reactor at Bagpat GIS S/Stn & 500 MVA 400/220 kV ICT I at Bagpat GIS S/stn along with 1 nos. 220 kV line bays  Asset 3 500 MVA 400/220 kV ICT-II at Bagpat GIS S/stn along with associated bays, Asset 4 2 No. 220 kV Line bays associated with Bagpat GIS Asset 5 One No. 220 kV line Bays (205 no. Bay) associated with Baghpat GIS Substation Asset 6 One No. 220 kV line Bays (210 no. Bay) associated with Baghpat GIS Substation Asset 7  One No. 220 kV line Bays (206 no. Bay) associated with Baghpat GIS Substation , Asset 8 One No. 220 kV line Bays (207 no. Bay) associated with Baghpat GIS Substation, Asset 9 One No. 220 kV line Bays (212 no. Bay) associated with Baghpat GIS Substation under Northern Region System Strengthening Scheme XIX in Northern Region
Preliminary Scrutiny
389
358/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Transmission assets under Transmission system for development of pooling station in Northern part of West Bengal and transfer of power from Bhutan to NR/WR
Preliminary Scrutiny
390
357/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission System for Ultra mega Solar Power Park at Tumkur (Pavagada), Karnataka-Phase-I�
Preliminary Scrutiny
391
356/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset 1 : Combined Assets of WRSS - II Set A (Part 1), Asset 2 : Combined Assets of WRSS - II Set A (Part 2), Asset 3 : Combined Assets of WRSS - II Set B, Asset 4 : Combined Assets of WRSS - II Set C, Asset 5 : Combined Assets of WRSS - II Set D (Part 1), Asset 6 : Combined Assets of WRSS - II Set D (Part 2) under �Western Regional System Strengthening Scheme II�.
Preliminary Scrutiny
392
355/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for 

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii)  Determination of Transmission tariff for 2019-24  tariff block 

in respect of Combined Asset consisting of: Asset A: 400/220 kV, 315 MVA ICT-I at Fatehpur extension (DOCO: 01.01.2012), 400/220 kV, 315 MVA ICT-II at Fatehpur Extension (DOCO: 01.01.2012), LILO of Singhrauli-Kanpur at Fatehpur (DOCO: 01.02.2012), LILO of Fathepur (UPPCL) - Kanpur (UPPCL) 220 kV D/C line at Fatehpur (DOCO: 01.01.2012, LILO of Allahabad-Kanpur 400 kV S/C Line at Fatehpur (DOCO: 01.01.2012), 765 kV Sasaram-Fatehpur S/C Transmission Line (DOCO: 01.04.2012), LILO of Ckt-I 220 kV D/C Dehri-Bodhgaya at Gaya Substation and associated 220 kV Line bays (DOCO: 01.02.2012), LILO of Ckt-II 220 kV D/C Dehri-Bodhgaya at Gaya Substation and associated 220 kV Line bays (DOCO: 01.04.2012), 315 MVA 400/220 kV ICT-I at Gaya Extension (DOCO: 01.02.2012), 315 MVA 400/220 kV ICT-II at Gaya Extension (DOCO: 01.02.2012), 765 kV S/C Fatehpur- Agra Transmission Line (DOCO: 01.06.2012), Asset B: 400kV D/C Maithan (RB) �Ranchi(PG) Transmisison line and associated bays at Ranchi Substation (DOCO : 01.01.2012), Asset C: 400kV D/C Maithan (RB) �Mejia Transmisison line (DOCO : 01.12.2011), Asset D: One Ckt of 400 kV D/C Biharsharif � Sasaram transmission line (Ckt III) and Part of Ckt IV of 400 kV D/C Biharsharif � Sasaram transmission line  Charged as Biharsharif � Gaya line (DOCO : 01.02.2012), Asset E: Part of another ckt of 400 kV D/C Biharsharif � Sasaram transmission line (Ckt IV) Charged as Sasaram - Balia line (DOCO: 01.03.2012), Asset F: 400 kV D/C Maithon- Koderma (part of Koderma  TPS - Gaya) (QUAD)   Transmission line(DOCO:01.02.2013), Asset G: Balance portion of 400 kV D/C Kodarma Gaya TL CKT II including multi circuit (DOCO:08.09.2014), Asset H: Balance portion of 400 kV D/C Kodarma Gaya TL CKT I including multi circuit (DOCO:30.12.2014), Asset I: 400 kV D/C Bokaro TPS Extension � Kodarma TPS line and PLCC Equipment for Kodarma TPS � Bokaro TPS line (DOCO:28.12.2014) under �Supplementary Transmission System associated with DVC and Maithon Right Bank Project� in Eastern and Northern Regions.
Preliminary Scrutiny
393
354/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block

For Vindhyachal Stage-II Transmission System in  Western Region
Preliminary Scrutiny
394
353/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Ramagundam-Hyderabad 400 kV S/C line-2 and Bhadrawati (Chandrapur) HVDC back to back station (2x500 MW) in Southern Region and Western Region
Preliminary Scrutiny
395
352/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of transmission tariff for 2014-19 tariff  block and 
(ii) Determination of transmission tariff for 2019-24  tariff block 

in respect of : Asset-A consisting of Asset-I: Combined Asset of 400 kV D/C Orai-Orai (UPPTCL) line and associated bays at both ends; 1000 MVA 765/400 kV ICT-I along with associated bays at Orai(GIS) Sub-station; 330 MVAR, 765 kV Bus Reactor-I along with bay at Orai Sub-station; Asset-II: 330 MVAR, 765 kV Bus Reactor-II along with bay at Orai Sub-station; Asset-IV(b): Circuit- II of 765 kV D/C Orai- Aligarh Line with associated bays including 240 MVAR Line Reactor in both Ckt at both end, Asset-V: Combined Asset of LILO of 765 kV S/C Kanpur-Jhatikara Line at Aligarh with associated bays; 330 MVAR, 765 kV Bus Reactor-I along with bay at Aligarh Sub-station; 330 MVAR switchable L/R in 765 kV S/C Kanpur-Aligarh Line at Aligarh, Asset-VI: Combined Asset of 330 MVAR, 765 kV Bus Reactor-II along with bay at Aligarh Sub-station; LILO of 765 kV S/C Agra-Meerut Line at Aligarh with associated bays, Asset-VII: Bay extension at Jhatikara end to convert line reactor of 765 kV S/C Kanpur-Jhatikara TL into switchable line reactor, Asset-IX: 765 kV D/C Jabalpur Pooling station - Orai TL along with 2x330 MVAR line reactor along with Bay Extension at 765/400 kV Jabalpur Pooling Station and 02 nos. 765 Jabalpur Line bays along with 2x330 MVAR line reactor at Orai S/s, Asset-X: LILO of one circuit of 765 kV Satna-Gwalior TL along with 765 kV Satna Line Bay at Orai Sub Station and 240 MVAR Line Reactor at Orai S/s and 765 kV Gwalior bay at Orai Sub-station; Asset-B consists of Asset-VIII: Conversion of existing line reactor at Gwalior end of Satna-Gwalior Ckt-1 TL (to be LILO at Orai) in to switchable line reactor; Asset-C consists of Asset-III: 1000 MVA, 765/400 kV ICT-II along with associated bays at Orai(GIS) Sub-station and Asset IV(a): Circuit- I of 765 kV D/C Orai- Aligarh Line with associated bays including 240 MVAR Line Reactor in both Ckt at both end under �Inter-Regional System Strengthening Scheme in WR and NR (Part-B)� in Northern Region and Western Region.
Preliminary Scrutiny
396
351/TT/2020
Jaypee Powergrid Limited (JPL)
APPROVAL UNDER REGULATION 86 OF CERC (CONDUCT OF BUSINESS) REGULATIONS, 1999
AND REGULATION 6 OF CERC (TERMS AND CONDITIONS OF TARIFF) REGULATIONS, 2014 AND
REGULATION 9 OF CERC (TERMS AND CONDITIONS OF TARIFF) REGULATIONS, 2019 FOR
DETERMINATION OF:
I) TRUING UP TRANSMISSION TARIFF FOR 2014-19 TARIFF BLOCK AND
II) TRANSMISSION TARIFF FOR 2019-24 TARIFF BLOCK FOR
ASSET I
LILO OF 400 KV DC BASPA-NAPTHA-JHAKRI TRANSMISSION LINE
ASSET II
KARCHAM WANGTOO ABDULLAPUR 400 KV DC QUAD TRANSMISSION LINE
Preliminary Scrutiny
397
350/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       For Asset A1 :  400 kV, 125 MVAR bus reactor at Raipur Sub-station, Asset A2 : 400 kV, 125 MVAR bus reactor at Seoni Substation,  Asset A3: 400 kV, 63 MVAR line reactor at Raipur sub-station (covered in petition no. 117/TT/2014), Asset B1 : 1x125 MVAR  Bus Reactor  at 400 kV Damoh Sub-station, Asset B2 : 1x125 MVAR  Bus Reactor  at 400 kV Bachau Sub-station Asset B3 : 1x125 MVAR  Bus Reactor  at 400 kV Pirana Sub-station , Asset B4 : 1x125 MVAR  Bus Reactor-1  at 400 kV Itarsi Sub-station, Asset B5 : 1x125 MVAR  Bus Reactor-2  at 400 kV Itarsi Sub-station, Asset B6 : 1x125 MVAR  Bus Reactor  at 400 kV Gwalior Sub-station (covered in petition no. 242/TT/2014), Asset C1 : 400 kV, 1 x 125 MVAR Bus Reactor at Parli Sub-station, Asset C2 : Conversion of 50 MVAR Line Reactor (4 nos.) into switchable Line Reactors at 400/200 kV Pune Sub-station (covered in petition no. 399/TT/2014) under �Installation of Reactors (Part-II) in Western Region� in Western Region
Preliminary Scrutiny
398
349/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
 For assets under �Transmission System for IPP Generation Projects in Madhya Pradesh and Chhattisgarh�.
Preliminary Scrutiny
399
348/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

       for Asset I LILO of Dehar-Bhiwani 400 kV S/C Line at Rajpura Sub-Station , Asset-II: LILO of Dehar-Panipat 400 kV S/C Line at Panhckula Sub-Station  , Asset-III:  Extensionof Chamera 400/220KV Pooling Substation (GIS)- 01 no. of 220 KV line bay  ,Asset-IV: 400 kV Anta Bay at Kota Sub-Station for 400 kV S/C Anta-Kota Line (Line owned by RVPNL)  associated with Northern Region System Strengthening Scheme-XXVII
Preliminary Scrutiny
400
347/MP/2020
THDC India Limited (THDCIL)
Recovery of impact of wage revision of employees, Impact of GST, Minimum Wages and Security expenses (CISF) in Tehri Hydro Power Plant (4X250 MW)during the period 01.01.2016 to 31.03.2019.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
401
346/MP/2020
DAMODAR VALLEY CORPORATION (DVC)
Petition under section 79 (1) (f) of the electricity act, 2003 for adjudication of disputes between DVC & PSPCL in regard to non-payment of fixed charges by PSPCL from COD
Reply / additional information as per ROP to filed by Petitioner,Respondent
402
345/MP/2020
Torrent Power Limited (TPL)
Petition under Section 94(1)(f) of the Electricity Act read with Regulation 103 of the CERC (Conduct of Business) Regulations 1999 seeking review of the PoC Order dated 06.03.2020 in Petition No. L-1/44/2010-CERC
Reply / additional information as per ROP to filed by Petitioner,Respondent
403
344/MP/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
Petition under Section 79 (1) (c) and (f) of the Electricity Act, 2003 seeking adjudication of transmission charges by Respondent No.1, MSETCL
Hearing
404
343/MP/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
PETITION UNDER SECTION 79 (1) (C) (D) AND (F) OF THE ELECTRICITY ACT, 2003 SEEKING ADJUDICATION OF DISPUTES ON THE ERRONEOUS DECUTION OF TRANSMISSION CHARGES BY RESPONDENT NO. 1
Reply / additional information as per ROP to filed by Petitioner,Respondent
405
342/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Farakka Super Thermal Power Station, Stage-III (1x500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
406
341/MP/2020
THDC India Limited (THDCIL)
Recovery of impact of wage revision of  employees, Impact of GST, Minimum Wages and Security expenses (CISF) in Koteshwar Hydro Electric Project (4X100 MW)during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
407
340/MP/2020
Torrent Power Limited (TPL)
Petition under 79(1)(f) of the Electricity Act, 2003 for adjudicating upon the dispute arising out of the Power Purchase Agreements dated 23.05.2018 executed between Petitioner herein, i.e. M/s Torrent Power Limited and the Respondent, Solar Energy Corporation of India Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
408
339/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Sipat Super Thermal Power Station Stage-II (2X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
409
338/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Korba Super Thermal Power Station Stage-I&II (3x200+3X500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
410
336/MP/2020
Powerlinks Transmission Limited (PTL)
Petition under 79(1) (c) and 79(1)(d) of the Electricity Act 2003 for refund the excess Tariff collected during FY 2019-20 and permission to bill the beneficiaries based on the proposed Transmission Charges for the control period FY 2019-20 to FY 2023-24 in the Tariff Petitions filed by the Petitioner before this Hon?ble Commission on 03.02.2020 having Diary Nos. 318, 319 and 320 of 2020 till the time this Hon?ble Commission approves the Transmission Charges.
Order reserved
411
335/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Vindhyachal Super Thermal Power Station Stage-I (6x210MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
412
334/MP/2020
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
Petition seeking extension of scheduled commercial operation date on account of Force Majeure Events and consequential reliefs
Order reserved
413
333/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Talcher Super Thermal Power Station Stage-I (1000 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
414
332/MP/2020
Ostro Kutch Wind Private Limited (OKWPL)
Petition under Section 79(1)(c) and (f) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in seeking opening of a Letter of Credit in favour of PGCIL towards PoC charges for the unutilized Long Term Access for 50MW capacity.
Reply / additional information as per ROP to filed by Petitioner,Respondent
415
331/MP/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 79 (1) (c) and (d) read with Sections 61, 62 and other applicable provisions of the Electricity act, 2003 and Regulation 20 and 21 of the Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2010 for the modified application of the provisions of regulation 7 of the sharing regulations dealing with the point of connection transmission charges and losses to the solar power projects set up in the designated solar parks under the Guidelines issued by the Central Government for development of the Solar Parks
Order Reserved- Additional information for final order to be filed by Petitioner
416
330/MP/2020
Southern Power Distribution Company of Andhra Pradesh Ltd (APSPDCL)
MISCELLANEOUS PETITION FILED UNDER SECTION 79(1) (f) OF ELECTRICITY ACT, 2003 SEEKING APPROPRIATE ORDERS FOR EXEMPTION IN PAYMENT OF FIXED CHARGES OF Rs. 24,54,15,645/- BY APDISCOMs TO UNIT-II OF NTPC, DADRI STAGE-II CENTRAL GENERATING STATION
Order reserved
417
328/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For assets under Common Transmission Scheme associated with ISGS in nagapattinam Cuddalore area of Tamil Nadu part A1(a) in Southern Region
Preliminary Scrutiny
418
327/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 For Asset A1 : 400/220 kV, 1*315 MVA Transformer at Mapusa ( ICT III) substation alongwith 2 nos. 220 kV line bays,  Asset B1 :400/220 kV 1X500 MVA Transformer at Navsari Substation, Asset B2(a): 1 no. 400kV line bays at 765/400 kV Indore substation , Asset B2(b) : 1 no. 400kV line bays at 765/400 kV Indore substation and  Asset B3: 2 nos. 220 kV line bays at 400/220 kV Pirana substation under �Augmentation of Transformer and Bays in Western Region�.
Order Reserved- Additional information for final order to be filed by Petitioner
419
326/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For Korba-Budhipadar Transmission System in Western Region
Preliminary Scrutiny
420
325/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 For Kawas Transmission System in Western Region.
Preliminary Scrutiny
421
324/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
IN THE MATTER OF: Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2009, CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

              (i)        Truing up of Transmission tariff for 2009-14 tariff  block 
             (ii)        Truing up of Transmission tariff for 2014-19 tariff  block and 
             (iii)       Determination of Transmission tariff for 2019-24  tariff block 


For URI-II HEP Transmission System in Northern Region Consisting of:Asset-1:  400 kV S/C Uri-I-Uri-II interconnector transmission line along with bays at NHPC; Asset-2: 400 kV S/C Uri-II-Wagoora Transmission line along with Bays at Wagoora Sub-station      Asset-3:  400 kV 80 MVAR Bus reactor at Kishenpur Sub-station.
Preliminary Scrutiny
422
323/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV Transmission system associated Farakka-I & II STPS in Eastern Region
Preliminary Scrutiny
423
322/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for  2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
       for 50MVAR  Reactor alongwith associated equipment at Chandrapur Substation
Preliminary Scrutiny
424
321/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For combined assets of 400 kV Vindhyachal-Korba S/C transmission line (Asset-I), 400 kV Itarsi-Indore S/C transmission line-1 (Asset-II), 400 kV Vindhyachal-Jabalpur D/C transmission line-1 (Asset-III), 400 kV Jabalpur-Itarsi D/C transmission line-1 (Asset-IV), and 400 kV Indore-Asoj S/C transmission line-2 (Asset-V) under �Vindhyachal Stage-I transmission system� in Western Region (DOCO 01.04.1992).
Preliminary Scrutiny
425
320/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

        Revision of Transmission Tariff for 2001 04 tariff block 2004 09 tariff  block  2009   14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Assets under Nathpa Jhakri Transmission System in Northern Region
Preliminary Scrutiny
426
319/MP/2020
NTPC Limited
Petition under section 79 (1) (a) read with Section 79 (1) (f) of the Electricity Act, 2003
Reply / additional information as per ROP to filed by Petitioner,Respondent
427
2/SM/2020
Suo Motu
Postponement of date of implementation of Real Time Market (RTM)  in India
Preliminary Scrutiny
428
318/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under Transmission system associated with common system associated with Coastal Energen Private Limited and Ind-Bharat Power (Madras) Limited LTOA generation projects in Tuticorin area- Part-B in Southern Region.
Preliminary Scrutiny
429
317/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
For Korba Transmission System in Western Region
Preliminary Scrutiny
430
316/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 For Kakrapar Transmission System in  Western Region .
Preliminary Scrutiny
431
315/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff block, 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

For ATS of Kopili-Khandong (additional transmission Gohpur-Itanagar) in North Eastern Region
Preliminary Scrutiny
432
314/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: 400 KV D/C Rihand-Allahabad, Allahabad-Mainpuri and Mainpuri-Ballabgarh transmission line with associated bays, Asset-II: ICT-I at Patiala sub-station, LILO of one circuit of Nalagarh-Hissar transmission line at Kaithal, 400 KV S/C Patiala-Malerkotla transmission and ICT- III at Abdullapur sub-station with associated bays, Asset-III: ICT-I and II at Kaithal and 4 no 220 kV line bays at Kaithal sub-station, Asset-IV: ICT-II at Patiala sub station and LILO of one circuit (400 kV) of Nalagarh-Hissar transmission line at Patiala sub-station with associated bays, Asset-V: 315 MVA, 400/220 kV ICT-I and ICT-II along with associated bays and 4 nos 220 kV line bays at Mainpuri sub-station, Asset-VI: 400 kV S/C Dadri-Panipat transmission line with associated bays and Asset-VII: 2 nos. of 220 kV bays at Abdullapur sub-station under transmission system associated with Rihand Stage-Il in Northern Region.
Preliminary Scrutiny
433
313/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for combined asset under Transmission System Strengthening in Western region for IPPs in Chattisgarh (IPP-D)
Order Reserved- Additional information for final order to be filed by Petitioner
434
312/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for Asset-I: 400 kV D/C Lara STPS � I to Raigarh (Kotra) PS Transmission Line along with associated bays at Raigarh (Kotra) PS and Asset-II: 400 kV D/C (Quad) Lara STPS-I � Champa Line along with associated bays at Champa Pooling Station under �Transmission System associated with Lara STPS � I (2x800 MW) Generation Project of NTPC� in Western Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
435
311/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For Vindhyachal Stage I Additional Transmission System in Western Region.
Preliminary Scrutiny
436
310/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
for the assets of �Transmission System for Phase-1 Generation projects in Orissa Part-B
Order Reserved- Additional information for final order to be filed by Petitioner
437
309/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Misc. Petition for Approval under sub-section(4) of Section 28 of Electricity Act 2003 for  determination of 
 
i. Truing up of Charges for the period 2014-19 block.
ii. Fees and Charges for the period 2019-24 block

for Unified Load Despatch & Communication  Scheme (POWERGRID portion i.e. Communication system portion and SLDC system retained by the petitioner after formation of POSOCO) in Western Region
Preliminary Scrutiny
438
308/TT/2020
North East Transmission Company Ltd. (NETC)
Approval under Regulation-86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations'1999 and Central Electricity Regulatory Commission  (Terms and Conditions of Tariff) Regulations' 2014 for Truing up Transmission Tariff for 2014-19 Tariff Block and Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations' 2019 for determination of Transmission Tariff for 2019-24 Tariff Block for Asset I:400kV D/C Platana-Silchar Twin Moose Conductor Transmission line- 247.30 km (DOCO: 01.09.2012) Asset II: 400 kV D/C Silchar- Byrnihat (one circuit on D/C towers) Twin Moose Conductor Transmission Line- 214.41 km (DOCO: 01.03.2013) Asset III: 400 kV D/C Byrnihat-Bongaigaon (one circuit on D/C towers) Twin Moose Conductor Transmission Line- 201 km (DOCO: 22.02.2015) Asset IV: 400 kV D/C Silchar- Azara (one circuit on D/C towers) Twin Moose Conductor Transmission Line- 256.41 km (DOCO: 27.07.2014)  Asset V: 400 kV D/C Azara-Bongaigaon (one circuit on D/C towers) Twin Moose Conductor Transmission Line-159 km (DOCO: 16.01.2015)
Hearing
439
306/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Assets under �Eastern Region Strengthening Scheme � XVII Part A (ERSS-XVII Part-A)� in Eastern Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Preliminary Scrutiny
440
305/TT/2020
HIMACHAL PRADESH POWER TRANSMISSION CORPORATION LTD. (HPPTCL)
Multi-Year Tariff Petition for 3rd Control Period from FY 2019-20 to  FY 2023-24 and True-up for 2nd Control Period from FY 2014-15 to FY 2018-19
Hearing
441
303/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
  Determination of Transmission tariff for 2019 24  tariff block 

For Asset A  400 kV D/C (Quad) Vadodara Asoj Transmission Line along with associated bays at Asoj (GETCO S/S) Asset B1 400kV Bay at Vadodara GIS for 400kV D/C Vadodara Asoj ckt  1 Asset B2 400kV Bay at Vadodara GIS for 400kV D/C Vadodara Asoj ckt  2 Asset C1 765kV 240MVAR Switchable Line reactor of Ckt I of 765kV D/C Aurangabad Padghe Line charged as Bus reactor at Aurangabad Substation, Asset C2  765kV 240MVAR Switchable Line reactor of Ckt-II of 765kV D/C Aurangabad Padghe Line charged as Bus reactor at Aurangabad Substation Asset D  Aurangabad Padghe 765kV D/C Line & Padghe(POWERGRID) Padghe/Kudus(MSETCL) 400kV D/C Quad line alongwith associated bays and Establishment of 765/400kV 2x1500 MVA Padghe GIS SS under System Strengthening in North/West Part of WR for IPP Projects in Chattisgarh (IPP E)
Order Reserved- Additional information for final order to be filed by Petitioner
442
302/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8  of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Feroze Gandhi Unchahar Thermal Power Station Stage-I  for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
443
301/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Jhanor Gandhar GPS (657.39 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
444
300/GT/2020
NTPC Limited
Revision of tariff  of Feroze Gandhi Unchahar Thermal Power Station, Stage-II (420MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
445
299/GT/2020
NTPC Limited
Revision of tariff  of Faridabad Gas Power Station for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
446
298/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Teesta-V  Power Station
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Teesta-V  Power Station.
Preliminary Scrutiny
447
297/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal Super Thermal Power Station Stage-I (6x210 MW) for the period from 01.04. to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
448
296/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Loktak Power Station.
Preliminary Scrutiny
449
295/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Auraiya Gas Power Station for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
450
294/GT/2020
NTPC Limited
Revision of Tariff of Kahalgaon Super Thermal Power Station, Stage-I (840 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
451
293/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Simhadri Super Thermal Power Station Stage-II  for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
452
292/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Simhadri Super Thermal power Station Stage-I (1000 MW) . for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
453
291/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chamera-II Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Chamera-II Power Station.
Preliminary Scrutiny
454
290/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

  Revision of Transmission Tariff for 2004 09 tariff  block 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Assets under Transmission System associated with TALA HEP East North Inter connector and Northern Region Transmission System, an inter regional asset between Northern Region and Eastern Region
Order Reserved- Additional information for final order to be filed by Petitioner
455
289/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

For (a) 400 kV D/C Dulhasti Kishenpur Transmission Line with associated bays (b) 400 kV Kishenpur Wagoora Transmission Line along with associated bays at Kishenpur and Wagoora Sub-Stations and (c) ICTs at Kishenpur under Dulhasti Transmission System in Northern Region
Preliminary Scrutiny
456
288/GT/2020
NTPC Limited
Revision of tariff of Dadri Gas Power Station (829.78 MW) for the period from 01.04.2014 to 31.03.2019 after truing-up
Preliminary Scrutiny
457
287/GT/2020
NTPC Limited
Revision of tariff  of Feroze Gandhi Unchahar Thermal Power Station St-III for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
458
286/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal STPS  Stage-IV for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
459
285/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal STPS  Stage-III for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
460
284/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Dhauliganga Power Station
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Dhauliganga Power Station
Preliminary Scrutiny
461
283/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chutak Power Station.
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Chutak Power Station.
Preliminary Scrutiny
462
282/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Nimoo Bazgo Power Station.

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Nimoo Bazgo Power Station.
Preliminary Scrutiny
463
281/GT/2020
NTPC Limited
Petition for determination of tariff of Tanda STPS, Stage-II (2 X 660 MW) for the period from anticipated COD of Unit-I (i.e. 01.11.2019) to 31.03.2024.
Preliminary Scrutiny
464
280/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Assam Gas Based Power Plant (GT 6 X 33.5 MW + ST 3X 30 MW =291 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong
Preliminary Scrutiny
465
279/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 9(2) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2019, for determination  of tariff for the period 01.04.2019 to 31.03.2024  in respect of  Tripura Gas Based Power Plant (TGBP) (65.42x1+35.58x1=101 MW)) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong
Preliminary Scrutiny
466
278/GT/2020
Torrent Power Limited (TPL)
Petition under section 62 and 79 (1) (b) of the Electricity Act, 2003 read with CERC Terms and Conditions of Tariff, Regulation 2014 for Tariff of 1200 MW Dgen Mega Power Project (DGEN Plant) of Torrent Power Limited from COD of Unit 51 (First Block) to 31st March 2019 - Truing up of Tariff under Regulation 8(1) of Tariff Regulation 2014.
Preliminary Scrutiny
467
277/MP/2020
IL&FS Tamil Nadu Power Company Limited ITPCL
Petition under Section 79 (1) (c), 79 (1) (f) and 79 (1) (k) of the Electricity Act, 2003 seeking quashing of the letter & invoice dated 20.01.2020 issued by Power Grid Corporation of India Limited (PGCIL) for claiming transmission charges.
Hearing
468
276/TT/2020
Karnataka Power Transmission Corporation Limited (KPTCL)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2019 for Transmission Tariff, for Transmission Lines Connecting between Karnataka and other Neighbouring States (Natural Inter State Transmission Lines)
Order reserved
469
275/MP/2020
Rajasthan Sun Technique Energy Private Ltd RSTEPL
Petition seeking payment from Respondent in terms of PPA dated 08-01-2011
Reply / additional information as per ROP to filed by Petitioner,Respondent
470
274/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission System associated with Kathalguri Gas based Combined Cycle Project in North Eastern Region.
Preliminary Scrutiny
471
273/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 1*100MVA, 220/132kV ICT-III at Sitarganj S/s (100 MVA ICT shifted from Raebareli) under �Augmentation of Transformation Capacity at Raebareli & Sitarganj 220/132kV Substations
Preliminary Scrutiny
472
272/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under sub-section(4) of Section 28 of Electricity Act 2003 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i)      Truing up of Charges for 2014-19 tariff  block and 
(ii) Fees and charges for 2019-24  tariff block 

For Unified Load Despatch & Communication Scheme (POWERGRID portion i.e. Communication system portion and SLDC system retained by the petitioner after formation of POSOCO) in Northern Region.
Preliminary Scrutiny
473
271/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For (a) 400 kV Meerut-Mandola Ckt-I along with associated bays at Meerut and Mandola Substations (COD: 1.10.2003), (b) 400 kV Meerut-Mandola Ckt-II along with associated bays at Meerut and Mandola Sub-stations (COD: 1.4.2003), (c) ICT-II along with associated bays at Meerut Sub-station (COD: 1.4.2003), (d) ICT-III along with associated bays at Meerut sub-station (COD: 1.7.2003), (e) ICT-I along with associated bays at Meerut Sub-station (COD: 1.8.2005), (f) 800 kV Tehri-Meerut Ckt-I along with associated bays (COD: 1.4.2006), (g) 800 kV Tehri-Meerut Ckt-II and 400 kV S/C Meerut- Muzaffarpur transmission line (COD: 1.6.2006), and (h) ICT at Muzaffarnagar along with one No. 400 kV and one No. 220 kV bay (COD: 1.2.2007) under Tehri Transmission System in Northern Region
Preliminary Scrutiny
474
270/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       For Asset 1 : 3x110 MVAR Line reactor for 765kV D/C Raipur PS - Wardha Line 1 Ckt#2 to be charged as Bus reactor at Wardha SS. Asset 2a : 765 KV 3X110 MVAR Bus Reactor at Wardha Sub-Station, Asset 2b: 3x110 MVAR Line Reactor for 765 kV D/C Raipur-Wardha Line 1 Ckt#1 charged as Bus Reactor at Wardha Substation, Asset 2c: 765 kV D/C Raipur Pooling Station-Wardha line-I Transmission Line, Asset 2d: 765 KV 240 MVAR Switchable Line Reactor of Wardha I bay at Raipur Pooling Station (Charged as a Bus Reactor), Asset2e: 765 KV 240 MVAR Switchable Line Reactor of Wardha II bay at Raipur Pooling Station (Charged as a Bus Reactor) under �Integration of Pooling Stations in Chhattisgarh with central part of WR for IPP generation projects in Chhattisgarh� in Western Region  (IPP-C).
Order Reserved- Additional information for final order to be filed by Petitioner
475
269/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Chukka Transmission System in Eastern Region
Hearing
476
268/MP/2020
sks power generation (chhattisgarh) limited (SPGCL)
Petition under Sections 79(1)(b) and (f) of the Electricity Act, 2003 seeking reimbursement of amount incurred towards taxes and duties, and seeking reimbursement of amount incurred towards arranging open access (MTOA)
Reply / additional information as per ROP to filed by Petitioner,Respondent
477
267/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Feroze Gandhi Unchahar Thermal Power Station St-I (2x210 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
478
265/MP/2020
POWERGRID Warora Transmission Limited PWTL
Petition under Sections 63 and 79 (1) (c) and (d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for providing relief under Change in Law, Article 12.2 of Transmission Service Agreement, for Transmission System associated with Gadarwara Super Thermal Power Station (2 x 800 MW) of NTPC (Part-A)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
479
264/MP/2020
POWERGRID Parli Transmission Limited PPTL
Petition under Sections 63 and 79 (1) (c) and (d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for providing relief under Change in Law, Article 12.2 of Transmission Service Agreement, for Transmission System associated with Gadarwara Super Thermal Power Station (2 x 800 MW) of NTPC (Part-B)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
480
263/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Reply / additional information as per ROP to filed by Petitioner,Respondent
481
262/MP/2020
Punjab State Power Corporation limited (PSPCL)
Petition under Section 79(1)(f) read with Section 79(1)(a) and (b) and other applicable provisions of the Electricity Act, 2003 for adjudication of disputes under the Power Purchase Agreement dated 11/12/2010 read with the Memorandum of Understanding dated 07/10/2010 between the Petitioner�Punjab State Power Corporation Limited and the Respondent� NTPC Limited.
Hearing
482
261/MP/2020
MS PATEL ENGINEERING LTD (PEL)
Petition seeking release of Bank Guarantee issued in favour of the Respondent No.1 owing to frustration of the Long Term Access Agreement dated 19.10.2012 between the Petitioner no.1 and Respondent no.1 in exercise of powers under Regulation 33A of the CERC (grant of connectivity, long-term access, and medium-term open access in inter-state transmission and related matters) regulation, 2009.
Reply / additional information as per ROP to filed by Petitioner,Respondent
483
260/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Regulation 35(3)(c) of the CERC (Terms and Conditions of Tariff) Regulations, 2019 for approval and recovery of security expenses from 01.04.2019 to 31.03.2024
Reply / additional information as per ROP to filed by Petitioner,Respondent
484
259/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Reply / additional information as per ROP to filed by Petitioner,Respondent
485
257/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Rangit Power Station
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Rangit Power Station.
Preliminary Scrutiny
486
256/GT/2020
NTPC Limited
Talcher Thermal Power Station (460MW) for the period from 01.04.2014 to 31.03.2019  after the truing up exercise.
Preliminary Scrutiny
487
255/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Uri-I Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Uri-I Power Station.
Preliminary Scrutiny
488
254/GT/2020
NLC Tamilnadu Power Ltd (NTPL)
NLC TAMILNADU POWER LIMITED (NTPL)-2 x 500 MW Coal based Thermal Power Station - Petition seeking fixation of Tariff under Regulations 2019 - for the period 2019-24
Preliminary Scrutiny
489
253/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Kawas GPS(656.20 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
490
252/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff block, 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 
For Transmission system associated with 132kV S/C NER Augmentation in North Eastern Region
Preliminary Scrutiny
491
251/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Revision of Transmission Tariff for 2001 04 tariff  block, 2004 09 tariff  block, 2009 14 tariff  block
 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
For combined elements of 315 MVA 400/220 kV Auto transformer at Hyderabad, and  50 MVAR Reactor at Cuddapah under CTP Augmentation in Southern Region.
Preliminary Scrutiny
492
250/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 13 nos of Assets under Eastern Region Strengthening scheme IX in Eastern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
493
249/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets under Wardha-Hyderabad 765 kV link in Southern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
494
248/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

       for Asset-1 (a) 50MVAR Reactor at Narendra S/S, (b)  Narendra � Davanagere 400kV D/C TL and 50 MVAr Bus Reactor at Mysore, (c) LILO of Kolar-Sripreumbudur 400kv S/C line along with 50 MVAr reactor at Kalivanthapattu, Asset-II (d) 2nd Auo Transformer at Hiriyur Substation, Asset-III  (e) 1st 315 MVA Auto transforer at kalivanthapattu SS and (f) 2nd Auto transformer at kalivanthapattu SS along with asociated bays and equipments and Asset-IV: mysore-Kozhikode 400kv D/C Tl along with new 400/220 kv Susbttaion with MX315 MVA ICTs and 2X50 MVAr Switchable Line Feactors at Kozhikode Substtaion and extension of Mysore Substtaion under transmission system associate with Kaiga 3&4 (2X235 MW) Project in Southern Region
Preliminary Scrutiny
495
247/TT/2020
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
Petition for Determination of tariff for (1) 400KV K.V Kota � Suryapet - 1 & 2 feeders for FY 2016-17 to FY 2018-19  (2) Part of PGCIL 400 KV VJA-NLR line (Nunna � Manubolu) to the extent of 18.405 KM (Part of Nunna � Manubolu Ckt-3 from Loc.No:532/15 to Loc. Nunna SS + Part of VTPS � Manubolu Ckt from Loc.532/16 to Loc. VTPS) for FY 2015-16 to FY 2018-19 in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014.
Hearing
496
246/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 9(2) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2019,  for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of Agartala Gas Turbine Combined Cycle Power Plant (135 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
497
245/GT/2020
THDC India Limited (THDCIL)
Seeking approval of Traiff of Koteshwar Hydro Electric Project (KHEP) (4X100MW) for the period 01.04.2014 to 31.03.2019 on account of truing up exercise in terms of Regulation 8 of the Traiff Regulation,2014
Preliminary Scrutiny
498
244/GT/2020
THDC India Limited (THDCIL)
Approval of Generation Tariff of Koteshwar Hydroelectric Project (KHEP) (4x100MW) for the period 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
499
243/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
        For Assets under NLC-I Transmission System in Southern Region
Preliminary Scrutiny
500
9/RP/2020 in 245/MP/2018
ONGC Tripura Power Company (OTPC)
Review Petition under Section 94 (1) (f) of the Electricity Act, 2003 read with Order 47 Rule 1 of the Code of Civil Procedure, 1908 and Regulation 103 (1) of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 seeking review of Order dated 08.01.2020 passed by this Hon?ble Commission in the matter of Petition No. 245/MP/2018
Order reserved
page separator
S. No.
Petition No.
Petitioner
Subject
Status
501
8/RP/2020 in 199/GT/2017
NTPC Limited
REVIEW PETITION UNDER SECTION 94 (1) (F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999
Hearing
502
241/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal STPS  Stage-II for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
503
240/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Sipat STPS  Stage-I (3x660 MW)for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
504
239/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Vindhyachal STPS Stage-V for the period from COD(30.10.2015) to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
505
238/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Rihand Super Thermal Power Station Stage-III for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
506
237/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Ramagundam Super Thermal Power Station Stage- I & II (2100 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
507
236/GT/2020
Torrent Power Limited (TPL)
Petition under section 62 and 79 (1) (b) of the Electricity Act, 2003 read with CERC Terms and Conditions of Tariff, Regulation 2019 for determination of Tariff of 1200 MW Dgen Mega Power Project (DGEN Plant) of Torrent Power Limited for the period 01st April 2019 to 31st March 2024.
Preliminary Scrutiny
508
235/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Kopili Stage-II Hydro Electric Power Plant (1 X 25 MW = 25 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
509
234/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of RGCCPP, Kayamkulam (359.58 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
510
233/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Ranganadi Hydro Electric Power Plant (3 X 135 MW = 405 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
511
232/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 9(2)-(Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019, for determination of tariff for the period 01.04.2019 to 31.03.2024  in respect of  Doyang Hydro Electric Plant (75 MW of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong
Preliminary Scrutiny
512
231/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff  of Barauni Thermal Power  Station Stage-II (2x250 MW) for the period from the anticipated COD of Unit#8 (Unit#1 of stage-II) to 31.03.2024.
Preliminary Scrutiny
513
230/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Rihand Super Thermal Power Station, Stage-I  (1000 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
514
229/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1) (a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Salal Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Salal Power Station.
Preliminary Scrutiny
515
228/MP/2020
Power Exchange India Limited (PXIL)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 6 and 7 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of introduction of the Green Term-Ahead Market (Renewable Energy) Contracts at Power Exchange India Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
516
227/MP/2020
MYTRAH VAYU (BRAHMAPUTRA) PRIVATE LIMITED (MVBPL)
PETITION UNDER SECTION 79(1)(F) READ WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING ISSUANCE OF APPROPRIATE ORDERS / DIRECTIONS TO SOLAR ENERGY CORPORATION OF INDIA LIMITED PURSUANT TO ISSUES ARISING OUT OF THE POWER PURCHASE AGREEMENT DATED 04.09.2018 AND SEEKING CONSEQUENT RELIEF FOR RELEASING THE BANK GUARANTEE ISSUED BY THE PETITIONER IN FAVOUR OF SOLAR ENERGY CORPORATION OF INDIA LIMITED
Reply / additional information as per ROP to filed by Petitioner,Respondent
517
226/MP/2020
WIND FOUR RENERGY PRIVATE LIMITED (WFRPL)
Petition under Section 79 of the Electricity Act, 2003 seeking relief in time extension granted for commissioning of Petitioner's 50 MW WInd Power Project connected to Central Grid
Order reserved
518
7/RP/2020 in 222/MP/2017
KSK Mahanadi Power Company Limited (kskmahanadi)
Review petition
Order reserved
519
223/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 for Installation of 1x250 MVA, 400/220 kV ICT at Bhadrawati HVDC back to back station under �Installation of Transformer & Procurement of Spare convertor Transformer at Bhadrawati Back to Back Station� for tariff block 2014-19 in Western Region.
Hearing
520
221/GT/2020
NTPC Limited
Revision of tariff of Badarpur Thermal Power Station for the period from 01.04.2014 to 15.10.2018 after the truing up exercise
Preliminary Scrutiny
521
220/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Ramagundam Super Thermal Power Station Stage- III (500 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
522
219/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For the assets of Transmission System associated with Krishnapatnam UMPP  PART B
Preliminary Scrutiny
523
218/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Procurement of 3 Nos. Spare Converter Transformers (234 MVA, 1-ph, 3 winding) at Bhadrawati HVDC Back to Back Station under �Installation of Transformer and Procurement of Spare Converter Transformer at Bhadrawati HVDC Back to Back Station
Preliminary Scrutiny
524
217/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Revision of Transmission Tariff for 2004 09 and 2009 14 tariff block
Truing up of Transmission tariff for 2014 19 tariff block and 
Determination of Transmission tariff for 2019-24 tariff block 

for a) 40 percent fixed series compensation on Gooty  Neelmangla line II at Gooty and b) 40 percent fixed series compensation on Gooty Neelmangla line I at Gooty , Kadapa Nagarjunasagar Circuit I and Circuit II at Kadapa under Fixed Series Comp. on 400 kV lines in Southern Region
Preliminary Scrutiny
525
216/TT/2020
Adani Transmission (India) Limited (ATIL)
Approval under Regulation 86 of the CERC (Conduct of Business) Regulations, 1999 based on CERC (Terms and Conditions of Tariff) Regulations, 2014 & CERC (Terms and Conditions of Tariff) Regulations, 2019 for Truing-up of Transmission Tariff for the period from 01-April-2014 to 31-March-2019 & Determination of tariff for the period from 01-April-2019 to 31-March-2024 for Transmission system constructed, maintained and operated by Adani Transmission (India) Limited vide Licence No.  20/Transmission/2013/CERC
Hearing
526
215/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(iv) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(v) Truing up of Transmission tariff for 2014-19 tariff  block and 
(vi) Determination of Transmission tariff for 2019-24  tariff block 

       for 400 KV D/C Raipur -Rourkela Transmission Line along with Raipur & Rourkela Extension under Eastern Western Inter Regional Link .
Preliminary Scrutiny
527
214/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations? 2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff block, 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

For Transmission system associated with Kopili hydroelectric Stage-I extension project (2x50MW) in North Eastern Region.
Preliminary Scrutiny
528
213/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
       Truing up of Transmission tariff for 2014-19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For 400 kV Talcher Transmission system in Eastern Region.
Preliminary Scrutiny
529
212/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For 03 nos of Assets under Eastern Region strengthening Scheme V in Eastern Region.
Order reserved
530
211/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for  2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
 for 400 kV D/C Kolhapur-Mapusa transmission line (Ckt. I & Ckt. II) in Western Region
Preliminary Scrutiny
531
210/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
For 315 MVA, 440/220 KV ICT-IV at Ballabgarh Substation with associated bay equipments in Northern Region.
Preliminary Scrutiny
532
209/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block
For Singrauli Transmission System in Northern Region.
Preliminary Scrutiny
533
208/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under Transmission system associated with System strengthening -XVII in Southern Region.
Preliminary Scrutiny
534
207/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii)  Determination of Transmission tariff for 2019-24  tariff block 

For LILO of 400 kV D/C Bonaigaon- Malda line at Purnea and sub-station at Purnea (New)
Preliminary Scrutiny
535
6/RP/2020 in 33/MP/2018
ACME Jaipur Solar Power Private Limited (AJSPPL)
PETITION FILED UNDER SECTION 94(1)(F) OF THE ELECTRICITY ACT READ WITH ORDER 47 RULE 1 OF CPC AND REGULATIONS 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 09.10.2018 PASSED BY THE HON�BLE COMMISSION IN PETITION NO. 33/MP/2018
Order reserved
536
206/MP/2020
ReNew Sun Waves Private Limited (RSWPL)
PETITION UNDER SECTION 79(1)(C) OF THE ELECTRICITY ACT, 2003 READ WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999, SEEKING APPROPRIATE DIRECTION(S) AND / OR ORDER(S) FROM THIS HON?BLE COMMISSION IN RELATION TO PROVISIONS OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF CONNECTIVITY, LONG-TERM ACCESS AND MEDIUM-TERM OPEN ACCESS IN INTER-STATE TRANSMISSION AND RELATED MATTERS) REGULATIONS, 2009 WHICH ARE PREVENTING THE PETITIONER FROM EXERCISING  ITS RIGHTS UNDER CERTAIN PROVISIONS OF THE POWER PURCHASE AGREEMENT ENTERED PURSUANT TO COMPETITIVE BIDDING GUIDELINES 2017 WITH SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI) AND SEEKING THIS HON?BLE COMMISSION TO GIVE EFFECT TO THE DETAILED PROCEDURE AS APPROVED BY THE LD. COMMISSION VIDE ITS ORDER DATED 15.05.2018 AND FURTHER SEEKING THE LD. COMMISSION TO ISSUE CONSEQUENTIAL DIRECTIONS TO POWER GRID CORPORATION OF INDIA LIMITED IN TERMS OF THE RELIEF SOUGHT IN THE PRESENT PETITION.
Order reserved
537
205/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS-4 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Preliminary Scrutiny
538
204/MP/2020
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
Petition invoking Regulation 1.5(i) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of must run status granted to solar and wind generators and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to act in accordance with IEGC Grid code provisions while issuing backing down instructions to the solar and wind generators.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
539
203/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 54 and Regulation 55 of the CERC (Terms and Conditions of Tariff) Regulations, 2014, �Power to Relax� and �Power to remove Difficulty� for reimbursement of additional expenditure towards deployment of special security forces (CISF) at Salakati and Bongaigaon Sub-Stations for the truing up of expenditure approved vide order dated 20.03.2017 in petition no: 136/MP/2016 for year  2016-19 in respect of Eastern and North Eastern Region.
Reply / additional information as per ROP to filed by Petitioner,Respondent
540
202/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 54 and Regulation 55 of the  CERC (Terms and Conditions of Tariff)  Regulations, 2014, �Power to Relax�  and �Power to remove Difficulty� for reimbursement of additional expenditure towards deployment of special security forces (CISF) at Wagoora Sub-Stations for the truing up of expenditure approved vide order dated 31.05.2017 in petition no:36/MP/2017 for year  2016-19 in respect of  Northern Region.
Reply / additional information as per ROP to filed by Petitioner,Respondent
541
201/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Reply / additional information as per ROP to filed by Petitioner,Respondent
542
200/MP/2020
NLC Tamilnadu Power Ltd (NTPL)
NTPL - Petition under section 79 of the electricity act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional capital expenditure on account of implementation of Flue Gas De-Sulphurization (FGD) Plant
Reply / additional information as per ROP to filed by Petitioner,Respondent
543
199/MP/2020
NTPC Vidyut Vyapar Nigam Limited (NVVN)
Petition for Determination of fees and charges payable to the Petitioner which has been designated as the Settlement Nodal Agency by the Ministry of Power, Government of India under the Guidelines for Import/Export (Cross Border) of Electricity-2018 to undertake various activities for settlement of grid operation related charges as enumerated in the Central Electricity Regulatory Commission (Cross Border Trade of Electricity) Regulations, 2019
Reply / additional information as per ROP to filed by Petitioner,Respondent
544
198/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Reply / additional information as per ROP to filed by Petitioner,Respondent
545
197/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Reply / additional information as per ROP to filed by Petitioner,Respondent
546
196/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

       for Bachau-Varsana (GETCO) 400 kV D/C Transmission Line along with Extension of 400 kV Bachau Sub station and Extension of 400 kV Varsana (GETCO) Sub station under Western Region System Strengthening Scheme XIII
Order Reserved- Additional information for final order to be filed by Petitioner
547
195/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for Combined Assets of  400kV D/C Ranchi - Sipat Transmission Line with associated bays at Ranchi & Sipat Substations and  40% FSC on 400kV  Ranchi - Sipat Transmission Line at Ranchi Substation under Kahalgaon -II, Phase II Transmission System in Western Region
Preliminary Scrutiny
548
194/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       For (A) LILO of N`Sagar- Gooty 400kV S/C line at Kurnool (New) substation, (B) Kurnool (New) � Kurnool (APTRANSCO) 400kV D/C quad line, (C) Establishment of new 765/400kV substation at Kurnool with 2x1500 MVA transformers, (D) Extension of Kurnool (APTRANSCO) substation and (E) 1x240 MVAR bus reactor at Kurnool (new) substation under Transmission System associated with Krishnapatnam UMPP part C1 (DOCO 01.04.2014)
Reply / additional information as per ROP to filed by Petitioner,Respondent
549
193/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Combined Assets associated with ?System Strengthening in Northern Region Grid for Karcham Wangtoo HEP? in Northern Region consisting of  

Asset-I:     400 kV, 125 MVAR Bus-Reactor with associated bays at Abdullapur (DOCO 01/03/2011),

Asset-II:    400 kV D/C Abdullapur-Sonepat T/L along with 400 kV associated bays at Abdullapur and Sonepat Sub-Station (DOCO 01/04/2011)
Preliminary Scrutiny
550
192/GT/2020
NTPC SAIL POWER COMPANY  LIMITED (NSPCL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Bhilai Expansion Power Plant (2x250 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
551
191/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Singrauli Super Thermal Power Station (2000 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
552
190/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of National Capital Thermal Power Station, Stage-II  (980 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
553
189/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Barauni Thermal Power Station Stage-I (220 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
554
185/MP/2020
Northern Regional Load Desptach Centre (NRLDC)
Application for approval of Performance Linked Incentive for NRLDC for the financial year 2018-19 with reference to NRLDC Charges for the control period 1.4.2014 to 31.3.2019
Order reserved
555
183/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Barh Super Thermal Power Station Stage-II (2x660 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
556
182/MP/2020
Odisha Generation Phase II Transmission Limited (ogptl)
PETITION UNDER SECTIONS 79(1)(c), 79(1)(d), 79(1)(f) AND 79(1)(k) OF THE ELECTRICITY ACT, 2003, READ WITH ARTICLES 11 AND 12 OF THE TRANSMISSION SERVICES AGREEMENT DATED 20.11.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
557
181/MP/2020
Clean Solar Power (Bhadla) Private Limited (CSPBhadla)
Petition under Section 79 of the Electricity Act, 2003 read with Article 12 of the PPAs dated 27.04.2018 and Clause 5.7 of the Bidding Guidelines seeking relief under the Change in Law provision viz., the introduction of Safeguard Duty on the import of solar modules after the Bid Deadline (i.e., 05.12.2017) and seeking an appropriate mechanism for grant of suitable adjustment/compensation to offset commercial impact of such Change in Law Event
Pending as per directions of the Commission
558
180/MP/2020
TATA MOTORS LIMITED (TML)
Grant of Renewable Energy Certificates for the months of April 2015 to October 2015 and November 5, 2015 to March 31, 2016
Reply / additional information as per ROP to filed by Petitioner,Respondent
559
179/MP/2020
Tata Power Renewable Energy Ltd TPREL
Petition under Section 79 of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreements dated 19.07.2016, 21.10.2016, 21.10.2016 and 13.01.2017 executed between Tata Power Renewable Energy Limited and Solar Energy Corporation of India Ltd., for seeking compensation on account of Change in Law events due to enactment of GST Laws.
Reply / additional information as per ROP to filed by Petitioner,Respondent
560
178/MP/2020
MAHARASHTRA STATE ELECTRICITY TRANSMISSION COMPANY LIMITED (MSETCL)
MISCELLANEOUS APPLICATION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 TO ADJUDICATE UPON DISPUTE BETWEEN THE PETITIONER MSETCL AND THE RESPONDENT ELECTRICITY DEPARTMENT OF THE UNION TERRITORY OF DAMAN & DIU IN ACCORDANCE TO THE BULK POWER TRANSMISSION AGREEMENT (BPTA) ENTERED INTO BETWEEN THE PARTIES ON 06.09. 2011
Reply / additional information as per ROP to filed by Petitioner,Respondent
561
177/MP/2020
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b), 79(1)(f) and other applicable provisions of the Electricity Act, 2003 for applicability of the provisions of PPA dated 26.02.2014 and amendment dated 23.01.2018 for levying penalty for maintaining availability below 80% for a contract year.
Reply / additional information as per ROP to filed by Petitioner,Respondent
562
176/MP/2020
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for allowing the claim of the Petitioner of increase/ change in Central Excise Duty on account of changes in individual components as a Change in Law event relating to Power Purchase Agreements dated 18.12.2013 and 19.12.2013 entered into between the Petitioner and the Respondents
Reply / additional information as per ROP to filed by Petitioner,Respondent
563
175/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition for relaxation of the provisions of Regulation 42 of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 dealing with the manner of computing the capacity charges effective 1.04.2020 insofar as the Gas Based Generating Stations of North Eastern Electric Power Corporation Limited
Reply / additional information as per ROP to filed by Petitioner,Respondent
564
174/MP/2020
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 read with statutory framework governing procurement of power through competitive bidding (?Competitive Bidding Guidelines?) and Article 10 of the Power Purchase Agreements dated 17.03.2010, 21.03.2013 and 27.11.2013 executed between GMR Warora Energy Limited and the Distribution Companies in the States of Maharashtra, Dadra and Nagar Haveli and Tamil Nadu respectively for compensation due to levy of charges for transportation of fly ash.
Reply / additional information as per ROP to filed by Petitioner,Respondent
565
173/MP/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLC- Petition for approval of Lignite Transfer Price for the period 01.04.2014 to 31.03.2019 � on account of Truing up in respect of NLC Barsingsar Mine as per MoC guidelines
Reply / additional information as per ROP to filed by Petitioner,Respondent
566
172/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 
For Transmission assets under Conversion of Fixed Line Reactors to Switchable Line Reactors in Southern Region.
Preliminary Scrutiny
567
171/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV D/C Baharampur-Bheramara Transmission line, LILO of 400 kV S/C Farakka - Jeerat Transmission line at Baharampur and 01 no. 80 MVAR Bus Reactor and associated line bays and reactor bay at Baharampur (COD: 1.9.2013) under Interconnection between India and Bangladesh Electrical Grids for India portion in Eastern Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Order Reserved- Additional information for final order to be filed by Petitioner
568
169/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset �04 Nos Line Bays (GIS) at (Hyderabad) Maheshwaram 765/400kV SS, 02 Nos Line Bays at Warangal 400/220 kV SS and Balance items (PLCC, Telecom equipment and Line Terminal equipment such as LA, CVT & Wave Trap) at Kurnool 765/400kV SS� under �Substation works associated with additional inter-regional AC link for import of power into Southern Region i.e., Warora- Warangal and Chilakaluripeta-Hyderabad - Kurnool 765kV Link''
Preliminary Scrutiny
569
168/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
         (ii)       Determination of Transmission tariff for 2019-24  tariff block 
of  Asset-I:  400 KV D/C Chamera Pooling Station-Jalandhar transmission line along With bays and line Reactor at Jalandhar; Asset-II: 220 kV D/C TL from GIS Pooling Station Chamba-Chamera-III HEP under �Transmission System associated with Chamera-III HEP� in Northern Region.
Order reserved
570
167/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for 400kV D/C Solapur (STPP) - Solapur (PG) T/L along with bay extension at Solapur (PG) S/S� Asset I & Extension of 400/220kV Solapur S/S - Augmentation of Substation by 1 x 315 MVA (3rd) Transformer (by Shifting of 500 MVA Transformer from Wardha to Solapur)� Asset II under �Transmission System for Solapur STPP (2x660 MW)� in Western Region.
Order reserved
571
166/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
       Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
For transmission system associated with Tanakpur Transmission System in Northern Region.
Preliminary Scrutiny
572
163/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

For 765/400kV  1500MVA ICT 1 & ICT 2 along with associated bays at Dharamjaygarh Substation under Supplementary Transmission Scheme of IPP Projects in Chattisgarh in Western Region
Preliminary Scrutiny
573
5/RP/2020 in 361/TT/2018
Karnataka Power Transmission Corporation Limited (KPTCL)
PETITION UNDER SECTIONS 94 AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 SEEKING REVIEW OF THE ORDER DATED 08/11/2019 OF THE HON'BLE COMMISSION IN PETITION NO. 361/TT/2018
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
574
162/MP/2020
Shree Cement Limited (SCL)
Open Access Charges and Arbitration
Reply / additional information as per ROP to filed by Petitioner,Respondent
575
161/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition under Section 79 (1) (b) and 79 (1) (f) of the Electricity Act, 2003 for claiming compensation on account of events pertaining to change in law as per Article 10 of the Power Purchase Agreement dated 23.08.2013 and Article 10 of the Addendum PPA dated 10.12.2013.
Reply / additional information as per ROP to filed by Petitioner,Respondent
576
160/MP/2020
Western Regional Load Despatch Centre (WRLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 6 & Regulation 29 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for approval of Performance Linked Incentive for WRLDC for the financial year 2018-19 with reference to WRLDC Charges for the control period 1.4.2014 to 31.3.2019
Order reserved
577
159/MP/2020
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 6 & Regulation 29 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for approval of Performance Linked Incentive for ERLDC for the financial year 2018-19 with reference to ERLDC Charges for the control period 1.4.2014 to 31.3.2019.
Order reserved
578
158/MP/2020
ACME Jodhpur Solar Power Private Limited (AJSPPL)
Clarification Petition under Section 79 (1) (f) and Section 94 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 read with Section 151 of Code of Civil Procedure seeking clarification of Order dated 05.02.2019 passed by this Hon�ble Commission in Petition No. 178/MP/2019 and Petition No. 189/MP/2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
579
157/GT/2020
ARAVALI POWER COMPANY PRIVATE LIMITED (APCPL)
Revision of tariff  of Indira Gandhi Super Thermal Power Station for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Preliminary Scrutiny
580
156/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations �2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for �Hot Line Speech Communication (Computer Dialing) System for Grid Operation� consisting of PABX & Associated items as installed and commissioned in NERLDC & 07 nos. SLDCs (Assam, Meghalaya, Tripura, Nagaland, Mizoram, Ar. Pradesh, Manipur) of North Eastern Region under project- �Establishment of Fiber Optic Communication under Wide band Communication Expansion plan in North Eastern Region.�
Order reserved
581
155/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
        For NLC II Transmission System in Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
582
154/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission System associated with 400 kV Central Transmission Project-I                    (DOCO 01.04.1992) in Southern Region.
Preliminary Scrutiny
583
153/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Combined Asset - Asset-I: LILO of 400kV Rishikesh-Muzaffarnagar Transmission line at Roorkee along with associated bays at Roorkee Sub-Station (DOCO 01.04.2009), Asset-II: 315 MVA 400/220 KV ICT-I along with associated bays at Roorkee Sub-Station (DOCO 01.04.2009) and Asset-III : 315 MVA 400/220 KV ICT-II along with associated bays at Roorkee Sub-Station (DOCO 01.04.2010) associated with System Strengthening Scheme in Roorkee in Northern Region.
Order reserved
584
152/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and  CERC (Terms and Conditions of Tariff) Regulations 2009, CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

               Truing up of Transmission tariff for 2009 14 tariff block 
              Truing up of Transmission tariff for 2014 19 tariff block and 
              Determination of Transmission tariff for 2019 24 tariff block

For Transmission System associated Northern Region System Strengthening Scheme IX in Northern Region consisting of assets

Asset 1  400 kV D/C Twin Conductor Kanpur - Ballabgarh Transmission Line alongwith it�s Associated Bays 


Asset 2  40 percent FSC at Ballabgarh on 400 kV D/C Kanpur Ballabgarh Transmission Line
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
585
151/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 for Asset-I: Asset: 400Kv D/C (Quad) Kurukshetra-Jind TL alongwith associated bays  (DOCO 11.12.2017) under �Transmission System Strengthening in WR-NR transmission Corridor for IPPs in Chhattisgarh� in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
586
150/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For LILO of existing Neyveli TS-II � Pondicherry 400KV S/c at NNTPS generation switchyard  under �Transmission system for evacuation of power from 2X500MW Neyveli Lignite Corporation Ltd. TS-1(Replacement) (NNTPS)� in Southern Region. (DOCO: 26.06.2018)
Preliminary Scrutiny
587
149/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
1. Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for (i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block (ii) Truing up of Transmission tariff for 2014-19 tariff  block and (iii) Determination of Transmission tariff for 2019-24  tariff block for Combined Assets of Transmission System associated with Ranganadi HEP in North Eastern Region.
Order reserved
588
148/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
For Asset-I (220 kV Dimapur-Misa TL, LILO 220 kV D/C Kopili-Samaguri TL and LILO 132kV D/C Mariani-Dimapur TL) and Asset-Il (132 kV D/C Doyang-Dimapur TL, 132 kV S/C Dimapur-lmphal TL with associated bays) for transmission System associated with Doyang HEP in North Eastern Region
Preliminary Scrutiny
589
147/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For (i) 400 kV S/C Jalandhar-Amritsar line along with associated bays at Amritsar & Jalandhar, ICT-I along with associated bays at Amritsar Sub-station & 220 kV Verpal feeder bays I & Il at Amritsar Sub-station, (ii) 315 MVA 400/220 kV ICT-II at Gorakhpur S/S along with associated bays (includes 2 No. 220 kV Line Bays) and (iii) LILO of Bawana- Bhiwani line along with associated bays at Bahadurgarh, 315 MVA ICT-I along with associated bays at Bahadurgarh Sub-station & 220 kV NunaMajra Feeder Bays at Bahadurgarh S/S under Transmission System associated with System Strengthening Scheme (Formerly Tala Supplementary Scheme) in Northern Region
Preliminary Scrutiny
590
146/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Dulhasti Power Station.

AND

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Dulhasti Power Station.
Preliminary Scrutiny
591
145/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chamera-I Power Station.

AND 
 
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Chamera-I Power Station.
Preliminary Scrutiny
592
144/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Tanakpur Power Station.

AND  
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Tanakpur Power Station.
Preliminary Scrutiny
593
143/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Bairasiul Power Station
Preliminary Scrutiny
594
142/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For (a) Combined elements of Talcher and Kolar (HVDC portion) (Notional COD: 01.03.2003) and b) Combined elements of Talcher and Kolar (AC Portion) (Notional COD: 01.06.02003) under Transmission System associated with Talcher II project in Southern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
595
141/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

for  (a) LILO of both circuit of 400kV D/C Gazuwaka-Vijayawada line at Vemagiri and (b) Extension of 400/220 kV substation at Vijayawada under System Strengthening-VI in Southern Region
Preliminary Scrutiny
596
140/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

       for Asset-I: 315 MVA, 400/220/33kV 3-phase Spare ICT at Raipur S/S, (DOCO: 01.07.2012);  Asset-II: 315 MVA, 400/220/33kV 3-Phase Spare ICT at Pune S/S, (DOCO: 01.07.2012);  Asset-III: 420kV, 80 MVAR 3-Phase Shunt Reactor at Wardha S/S, (DOCO: 01.08.2012);  Asset-IV: 315 MVA, 400/220/33 KV 3-Phase Spare Transformer at Dehgam S/S, (DOCO: 01.09.2012); Asset-V: 315 MVA, 400/220/33 KV 3-Phase Spare Transformer at Jabalpur, (DOCO: 01.09.2012)�,  Asset-VI: 400 kV, 125 MVAR 3-Phase Spare Reactor at Itarsi (DOCO: 01.01.2013)  under Provision of Spare ICTs and Reactors in Western Region
Preliminary Scrutiny
597
138/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for Asset-I: Rapp� Kota 400 kV D/C line (part of Rapp-Jaipur(South) 400kV D/C line with one ckt LILOed at Kota) along with associated bay at Kota (DOCO 03.08.2017) under �Transmission System associated with Rapp 7 and 8 Part-A�.
Order Reserved- Additional information for final order to be filed by Petitioner
598
136/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
 Truing up of Transmission tariff for 2014 19 tariff  block and
 Determination of Transmission tariff for 2019 24  tariff block 
For Asset-I  315 MVA, 400/220 kV ICT at Mandola ; Asset-II  315 MVA 400/220 kV ICT at Ludhiana under spare ICT scheme in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
599
135/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for combined asset associated with Western Region Strengthening Scheme VI in Western region.
Preliminary Scrutiny
600
134/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission System associated with Common System associated with East Coast Energy Private Limited and NCC power projects limited LTOA generation projects in Srikakulam Area, Part-A.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
601
133/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for LILO of one circuit of existing Neyveli-Trichy 400 kV D/C line at Neyveli TPS-I Expansion switchyard Transmission system associated with Neyveli TS-I in Southern Region
Preliminary Scrutiny
602
132/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation  86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for 
 Truing up of transmission tariff for 2014 19 tariff  block and 
 Determination of transmission tariff for 2019 24  tariff block 

in respect of Combined Asset consisting of 

Asset 1  400/220 kV, 315 MVA, ICT-1 along with associated bays, 400kV 80 MVAR Bus Reactor along with associated bays, LILO of one circuit of 400kV D/C Parbati-Amritsar T/L at Hamirpur along with associated bays & Line reactor at Hamirpur GIS Sub-station (DOCO: 01.01.2014) and

Asset 2 1 No. of 400/220 kV, 315 MVA ICT-II along with associated bays at Hamirpur Sub-station

under Northern Region System Strengthening Scheme-XX in Northern Region
Preliminary Scrutiny
603
131/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: 400 kV D/C Kota-Merta Transmission Line (ckt-I and II) along with associated bays under system strengthening in South West part of Northern Grid (Part-A) Transmission System in Northern Region
Preliminary Scrutiny
604
129/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

for assets under Expansion/ Upgradation of SCADA/EMS system at SLDC of Western Region.
Hearing
605
128/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 for Asset�I: 400kV D/C Allahabad � Kanpur Line along with associated bays at both ends including 2X50 MVAR Line Reactor at Kanpur end (DOCO: 28.09.2017) under Northern Regional System Strengthening Scheme � XXX.
Order Reserved- Additional information for final order to be filed by Petitioner
606
127/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

(i) Truing up of transmission tariff for 2014-19 tariff  block and
(ii) Determination of transmission tariff for 2019-24  tariff block

in respect of Combined Assets consisting of Asset 1: 400 kV D/C (Quad) Gurgaon - Manesar Transmission Line along with associated bays (DOCO 01.09.2012),Asset 2: 400/220 kV 500 MVA ICT-I at Manesar S/S along with associated bays (DOCO 01.06.2012), Asset 3: 400/220 kV 500 MVA ICT-II at Manesar S/S along with associated bays (DOCO 01.08.2012), Asset 4: 125 MVAR Bus Reactor at Manesar (DOCO 01.10.2012) &, Asset 5: 02 Nos. of 220 kV Line Bays at Fatehabad Sub-station (DOCO 01.07.2011) under �Transmission system associated with NRSS-XIII� in Northern Region.
Order reserved
607
126/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Asset-1 315 MVA, 400/220 kV ICT  I & II laongwith bays and LILO of one ckt of 400 kV D/C Navsari-Kala T/L at Magarwada Sub-station, Asset-2: 400 kV, 80 MVAR Bus Reactor along with associated bays at GIS Magarwada (New), and Asset 3 LILO of 2nd ckt of 400 kV D/C Navsari-Boisser T/L at Magarwada Sub-station  under Establishment of 400/220 kV GIS at Magarwada in Union Territory of Daman & Diu  in Western Region.
Order Reserved- Additional information for final order to be filed by Petitioner
608
125/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I:400 kV D/C Meerut-Kaithal (Quad) TL along with associated bays under �Northern Region System strengthening Scheme-XI�.
Preliminary Scrutiny
609
124/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

ASSET-1:- 315 MVA ICT-III at Ludhiana S/s and ASSET-2:- Bay Extension work at Wagoora S/s associated with Northern Region  System Strengthening Scheme-VII.
Preliminary Scrutiny
610
123/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

       for Madurai-Trivendrum 400kV D/C Transmission System in Southern Region
Preliminary Scrutiny
611
122/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: 220 kV D/C Faridabad � Samaypur transmission line with associated bays and Asset-II: 220 kV D/C Faridabad � Palla transmission line with associated bays under transmission system associated with Faridabad Gas Based Combined Cycle Power Project in Northern Region.
Preliminary Scrutiny
612
121/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV S/C Singrauli-Vindhyachal Transmission Link alongwith (2x250 MW) HVDC Back to Back at Vindhyachal between NR and WR
Preliminary Scrutiny
613
120/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets under SRSS XIX in Southern Region
Order reserved
614
119/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

 Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
 Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Asset i: 220 kV S/C Unchahar  Raibareilly Transmission Line along with associated bays at Raibareilly, LILO of 220 kV D/C Unchahar Lucknow Transmission Line at Raibareilly and 100 MVA, 220/132 kV ICT III at Raibareilly along with associated bays and Asset-ii: 100 MVA, 220/132 kV ICT II at Raibareilly Sub-station along with associated bays under Unchahar III Transmission System in Northern Region
Preliminary Scrutiny
615
118/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 


for  Asset-I: 02 nos. of 400 kV line bays at Neemrana Substation for termination of 400 kV D/C Neemrana-Dhanonda transmission line under �ICTs and Bays Associated with Northern Region System Strengthening Scheme (NRSS-XXXVIII)�.
Preliminary Scrutiny
616
117/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets under System Strengthening - VIII in Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
617
116/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
             Truing up of Transmission tariff for 2014 19 tariff  block and 
           Determination of Transmission tariff for 2019 24  tariff block 

Asset a 400 kV D/C Kanpur Auraiya transmission line along with bays at Auraiya Asset b Two Nos. 400 kV bays at Kanpur Sub Station associated with 400 kV Kanpur- Auraiya transmission line Asset c LILO of 400 kV D/C Bareilly  Mandola transmission line at Bareilly & Bus Reactor at Bareilly Asset d LILO of 400KV S/c Lucknow Moradabad transmission line at Bareilly Asset e LILO of 400 KV Lucknow (UPPCL)   Sultanpur (UPPCL) at Lucknow Asset f 80 MVAR, 420 KV Bus Reactor at Lucknow Substation and Asset g 400KV Bareilly Moradabad transmission line along with associated bays under Northern Region System Strengthening Scheme  I in Northern Region.
Preliminary Scrutiny
618
115/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Revision of Transmission Tariff for 2004 09 and 2009 14 tariff block
             Truing up of Transmission tariff for 2014 19 tariff block and 
             Determination of Transmission tariff for 2019 24 tariff block 

for 500 MW HVDC back to back station at Gazuwaka (Asset I) Vijayawada Gazuwaka 400 kV D/C Line & 50 percent FSC Jeypore Gazuwaka 400 kV D/C T/L at Jeypore (Asset II) and (a) 40 percent FSC on Rengali-Indravati 400 kV S/C T/L  and (b) 40 percent FSC on Meramundali-Jeypore 400 kV S/C T/L at Jeypore  (Asset III) under Augmentation of capacity of Gazuwaka HVDC back to back project (500 MW) in Southern Region and Eastern Region
Preliminary Scrutiny
619
114/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
For  Truing up of transmission tariff for 2014-19 tariff  block and 
Determination of transmission tariff for 2019-24  tariff block 
in respect of Asset I : Special Protection Scheme (SPS) for Northern Regional Grid Stage-II in Northern Region
Order Reserved- Additional information for final order to be filed by Petitioner
620
113/MP/2020
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79 (1) (c) & (f) of the Electricity Act, 2003 read with the provisions of the CERC (Sharing of Inter-State Transmission Charges and Losses) Regulations), 2010 to set aside the bill dated 01/01/2020 of the Central Transmission Utility (PGCIL) towards Transmission Charges (POC and HVDC charges) as well as the Notice for Regulation of Power Supply dated 03/01/2020.
Reply / additional information as per ROP to filed by Petitioner
621
112/GT/2020
NTPC Limited
Revision of tariff  of Rihand Super Thermal Power Station St-II for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Preliminary Scrutiny
622
111/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for Circulating Fluidized Bed Combustion (CFBC) Technology based NLC Thermal Power Station II Expansion from  01.04.2019 to 31.03.2024
Preliminary Scrutiny
623
110/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL- TPS I 600 MW  - Petition seeking fixation of trued up Tariff under Regulations 2014 � for the period 2014-19� Reg.
Preliminary Scrutiny
624
109/GT/2020
ONGC Tripura Power Company (OTPC)
OTPC 726.6 MW Palatana Project Multi Year Tariff Petition for FY 2019-24
Preliminary Scrutiny
625
108/GT/2020
ONGC Tripura Power Company (OTPC)
Truing Up Petition for OTPC Palatana Project for FY 2014-19
Preliminary Scrutiny
626
107/GT/2020
NHDC LIMITED
DETERMINATION OF TRUED-UP TARIFF FOR THE PERIOD FROM 01-04-2014 TO 31-03-2019 AS PER CERC REGULATIONS� 2014 AND APPROVAL OF GENERATION TARIFF FOR THE PERIOD FROM 01-04-2019 TO 31-03-2024 AS PER CERC REGULATIONS� 2019 IN RESPECT OF OMKARESHWAR POWER STATION U/C 79 (1) OF THE CERC (CONDUCT OF BUSINESS), REGULATIONS 1999 AND SECTION 79 (1) (A) OF THE ELECTRICITY ACT, 2003.
Preliminary Scrutiny
627
106/GT/2020
NHDC LIMITED
DETERMINATION OF TRUED-UP TARIFF FOR THE PERIOD FROM 01-04-2014 TO 31-03-2019 AS PER CERC REGULATIONS� 2014 AND APPROVAL OF GENERATION TARIFF FOR THE PERIOD FROM 01-04-2019 TO 31-03-2024 AS PER CERC REGULATIONS� 2019 IN RESPECT OF INDIRA SAGAR POWER STATION U/C 79 (1) OF THE CERC (CONDUCT OF BUSINESS), REGULATIONS 1999 AND SECTION 79 (1) (A) OF THE ELECTRICITY ACT, 2003.
Preliminary Scrutiny
628
105/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations ?2014 for determination of Transmission Tariff from DOCOs to 31.03.2019 for Asset I: LILO of Agra-Bharatpur 220 kV S/c Line at Agra (POWERGRID) S/s alongwith line bays, Asset II: 1X315 MVA 400/220 kV ICT (Shifted from Ballabhgarh S/s) alongwith ICT bays at Agra (POWERGRID) Substation, Asset-III: 01X 315 MVA, 400/220 kV ICT along with associated bays at Kaithal sub-station (Spare ICT from Ballabhgarh), Asset-IV: 02 nos 220 kV bays at Kaithal S/s under  Region system Strengthening Scheme XXXIV in  Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
629
104/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

       for Asset I :Combined Assets One circuit of 400 kV D/C Dehradun-Bagpat line along with associated bays at both ends. Part of second circuit of 400 kV D/C Dehradun-Bagpat T/L as 400 kV S/C Roorkee Dehradun line from Dehradun end and partly as 400 kV S/C Saharanpur-Bagpat line from Bagpat end using part of one circuit of 400 kV D/C Roorkee Saharanpur line (under-NRSS XXI) at intersection point along with associated bays at Dehradun and Bagpat end Asset II: 400/220 kV, 315 MVA ICT-1 at Dehradun and associated bays with 1 no. 220 kV line bay, 400/220 kV, 315 MVA ICT-II at Dehradun and associated bays with 1 no. 220 kV line bay, and 80 MVAR bus reactor at Dehradun and associated bays and Asset III  04 Nos. 220 kV bays at Dehradun sub-station under Northern Region System Strengthening Scheme  XVIII� in Northern Region
Order reserved
630
103/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
for Additional Special Energy Meters in Northern Region
Preliminary Scrutiny
631
102/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Misc. Petition for Approval under sub-section(4) of Section 28 of Electricity Act 2003 for  determination of 
 
i. Truing up of Charges for the period 2014-19 block.
ii. Fees and Charges for the period 2019-24 block

for Unified Load Despatch & Communication  Scheme (POWERGRID portion i.e. Communication system portion and SLDC system retained by the petitioner after formation of POSOCO) in North Eastern Region
Preliminary Scrutiny
632
101/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for  Asset I : 400 kV S/C Kankroli-Jodhpur Transmission Line along with  associated bays (DOCO 01.08.2010) under System Strengthening Scheme in South-Western Part of Northern Grid (Part-B).
Preliminary Scrutiny
633
100/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 08 nos of Assets under Eastern Region Strengthening scheme VIII in Eastern Region
Hearing
634
99/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 201924  tariff block 

For Assets under Transfer of Power from Generation Projects in Sikkim to NR / WR Part A in Eastern Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Order reserved
635
98/GT/2020
THDC India Limited (THDCIL)
Seeking Revision of Tariff of Tehri Hydroelectric Power Project (THPP) Stage-I (4X250MW) for the period 01.04.2014 to 31.3.2019 on account of truing up exercise in terms of Regulations 8 of the Tariff Regulations, 2014
Reply / additional information as per ROP to filed by Petitioner,Respondent
636
97/GT/2020
THDC India Limited (THDCIL)
Approval of Generation Tariff of Tehri Hydroelectric Power Project (THPP) Stage-I (4X250MW) for the period 01.04.2019 to 31.03.2024
Preliminary Scrutiny
637
96/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14, 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Parbati-III Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Parbati-III Power Station.
Preliminary Scrutiny
638
94/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For 10 nos of Assets under Expansion/Upgradation of SCADA/EMS system of SLDCs of Eastern Region.
Preliminary Scrutiny
639
93/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
Transmission system associated with System strengthening -XII in Southern Region.
Preliminary Scrutiny
640
92/MP/2020
Korba West Power Company Limited (KWPCL)
Petition under Section 79 (1) (c), 79 (1) (f) and 79 (1) (k) of the Electricity Act, 2003 read with Regulation 14 of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009, seeking quashing of the letter & invoice dated 07.11.2019 and the letter dated 08.11.2019 issued by Power Grid Corporation of India Limited (PGCIL) for claiming transmission charges.
Hearing
641
91/MP/2020
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under Guideline 18 of the Guidelines for Tariff Based Competitive Bidding Process for Procurement of Power from Grid Connected Solar PV Power Projects (Resolution number 23/27/2017-R&R.) issued by the Ministry of Power, Government of India on 03.08.2017 under section 63 of the Electricity Act, 2003, seeking certain deviations from the aforementioned guidelines.
Reply / additional information as per ROP to filed by Petitioner
642
90/MP/2020
Gurgaon Palwal Transmission Limited GPTL
Petition under Section 63 and 79(1)(f) of the Electricity Act, 2003 read with the statutory framework and Article 11 and Article 12 of the Transmission Service Agreement dated 04.03.2016 executed between Gurgaon Palwal Transmission Limited and its Long-Term Transmission Customers for claiming compensation due to Changes in Law and seeking an extension to the scheduled commissioning date of the relevant elements of the Project on account of Force Majeure events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
643
89/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004 09 tariff  block, 2009 14 tariff  block
(ii) Truing up of Transmission tariff for 2014 19 tariff  block and 
(iii) Determination of Transmission tariff for 2019 24  tariff block 

For 400 KV D/C Ramagundam- Bhadrawati (Chandrapur) Transmission System in       Southern and Western Region
Preliminary Scrutiny
644
3/RP/2020 in 309/GT/2015
Pragati Power Corporation Limited (PPCL)
PETITION UNDER SECTION 94 (1) (f) OF THE ELECTRICITY ACT, 2003 READ WITH ORDER 47 RULE 1 OF THE CODE OF CIVIL PROCEDURE, 1908 FOR REVIEW OF THE ORDER DATED 19.11.2019 PASSED IN PETITION NO. 309/GT/2015
Additional information as per Interim Order to be filed by Petitioner,Respondent
645
88/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

 For Asset A : Combined Asset for Part of 400 kV D/C Vapi- Navi Mumbai TL (from Vapi Gantry till 1st M/C point at Loc. AP-18) along with bay at Vapi and 220 kV D/C Vapi � Khadoli Transmission line along with associated Bays Asset B: 400kV D/C Vapi-Navi Mumbai Transmission Line, WR1 portion from AP18 to AP38 (Part of 400 kV D/C Vapi-Navi Mumbai Transmission Line), Asset C1 :-  Part of 400 kV D/C Navsari-Boisar T/L from AP 18 to AP 38/0 through LILO point of 400 kV D/C Navsari-Boisar at Magarwada GIS (23B/0) (D/C portion strung on M/C Twin-Twin portion comprising of400 kV D/C Navsari - Boisar and 400 kV D/C Vapi-Kudus) & Part of 400 kV D/C Vapi - Kudus T/L from AP 38/0 to AP 44 -, Asset C2 : Part of 400 kV D/C Vapi - Kudus T/L from 104/0 to Kudus (MSETCL) S/S and associated bays at Kudus (MSETCL) S/S under �Western Region System Strengthening Scheme - V� in Western Region.
Preliminary Scrutiny
646
86/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Kahalgaon Stage II, Phase I Transmission system in Eastern, Northern Region & Inter  regional link between Northern & Western  Region
Preliminary Scrutiny
647
85/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets under transmission system associated with �System Strengthening-XXIV in Southern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
648
84/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Assets under Barh Transmission System in Northern, Eastern and Western Region.
Order reserved
649
83/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission assets under �Sub-Station Works associated with Hyderabad (Maheshwaram) Pooling Station� in Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
650
82/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
       
   For Transmission assets under System Strengthening - X in Southern Region
Order reserved
page separator
S. No.
Petition No.
Petitioner
Subject
Status
651
81/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Combined Asset under Ramagundam Stage III (Notional DOCO 01.05.2005) in Southern Region.
Preliminary Scrutiny
652
80/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
Truing up of transmission tariff for 2014 19 tariff  block and  
Determination of transmission tariff for 2019 24  tariff block 

in respect of Combined Asset A consisting of

Combined Element-1   400kV D/C RAPP  Kankroli transmission line along with associated bays,  50MVAR Bus Reactor along with associated bays at Kankroli Sub-station, and  400 kV S/C RAPP  Kota line along with 80 MVAR Bus Reactor 

and 

Combined Element 2  400/220 kV 315 MVA ICT II along with associated bays and two no. 220kV line bays at Kankroli Sub-station,  400/220 kV 315 MVA ICT I along with associated bays & 2 no 220 kV line bays at Kankroli Sub station, and  400/220 kV 315 MVA ICT I and ICT II at Kota Substation and 400/220 kV 315 MVA ICT III at Kankroli Sub-station along with associated bays at Kota and Kankroli Sub stations respectively

under Transmission System associated with RAPP 5&6 (Notional DOCO 01.04.2009) in Northern Region
Order reserved
653
79/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under Southern Region System strengthening Scheme- XVIII in Southern Region
Order reserved
654
78/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission assets under �SYSTEM STRENGTHENING �XXIII� in Southern Region
Preliminary Scrutiny
655
76/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For (i) Asset-1: 1 No. 315 MVA, 400/220/33 kV, 3-Phase Transformer at Biharshariff Sub-station and 1 No. 315 MVA, 400/220/33 kV, 3-Phase Transformer at Jamshedpur Sub-station, (ii) Asset-2:  1 No. 80 MVAR, 420 kV, 3-Phase Reactor at Rourkela Sub-station, (iii) Asset-3: 1 No. 315 MVA, 400/220 kV, 3-Phase ICT at Durgapur Sub-station,  (iv) Asset-4: 1 No. 160 MVA, 220/132 kV, 3-Phase ICT at Siliguri Sub-station, (v) Asset-5:  1 No. 315 MVA, 400/220 kV, 3-Phase ICT at Rourkela Sub-station, (vi) Asset-6: 1 No. 50 MVA, 132/66 kV, 3-Phase ICT at Gangtok Sub-station  under Provision of Spare ICTs and Reactors for Eastern, Northern, Southern and Western Regions under   Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Order reserved
656
75/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for  Asset: 400 kV Transmission Line for reconfiguration of Biharsharif Ckt III & IV from present location to the Stage II side of Kahalgaon Switchyard of NTPC under Split Bus arrangement for various substations in Eastern Region.
Hearing
657
73/MP/2020
SB ENERGY ONE PRIVATE LIMITED (SBOPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for (i) approval of �Change in Law�; and (ii) consequential relief to compensate for the increase in capital cost due to introduction of the Central Goods and Services Tax Act, 2017, the Integrated Goods and Services Tax Act, 2017 and the State Goods and Services Tax Acts enacted by respective states, and (b) imposition and introduction of Safe Guard Duty on the import of solar cells (whether or not assembled in modules or panels) by way of Notification No.01/2018- Customs SG dated 30.07.2018 issued by the Department of Revenue, Ministry of Finance, in terms of Article 12 read with Article 16.3.1 of the Power Purchase Agreements dated 06.10.2017 between SB Energy One Private Limited and Solar Energy Corporation of India Limited.
Pending as per directions of the Commission
658
72/MP/2020
SB Energy Three Private Limited (SBTPL)
Petition under Section 79 (1) (b) read with Section 79 (1) (f) of the Electricity Act, 2003 for (i) approval of �Change in Law�; and (ii) consequential relief(s) to compensate for the increase in capital cost and associated costs due to (a) introduction of the Central Goods and Services Tax Act, 2017, the Integrated Goods and Services Tax Act, 2017 and the State Goods and Services Tax Acts enacted by respective states and (b) imposition and introduction of Safe Guard Duty on the import of solar cells (whether or not assembled in modules or panels) by way of Notification No.01/2018- Customs SG dated 30.07.2018 issued by the Department of Revenue, Ministry of Finance, in terms of Article 12 read with Article 16.3.1 of the Power Purchase Agreements dated 06.10.2017 between SB Energy Three Private Limited and Solar Energy Corporation of India Limited.
Pending as per directions of the Commission
659
71/MP/2020
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
IN THE MATTER OF:
Petition seeking approval of this Hon?ble Commission under Section 17(3) and 17(4) of the Electricity Act, 2003; read with Article 15.3 of the Transmission Service Agreement dated 06.01.2016 and Regulation 12 of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Transmission Licence and other related matters) Regulations, 2009. 
IN THE MATTER OF:
Lender?s right to substitute performance of the Borrower with the Nominee of the Lenders and consequent assignment of transmission license and assignment of other financing documents and movable and immovable project assets of the Warora Kurnool Transmission Limited in favor of the Nominee of the Security Trustee/ Lenders.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
660
69/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from anticipated DOCO to 31-03-2019 for Transmission Asset-1) 2 nos 400 kV line bays and 2 nos. 50 MVAR Switchable line reactors each at Cuddapah GIS and Madhugiri ends for terminating Cuddapah � Madhugiri 400 kV (quad) D/c line and Asset 2) 2 nos 765 kV line bays and 1 no. 240 MVAR Switchable line reactor on each circuit of Vemagiri II- Chilakaluripeta 765 KV D/c line at Vemagiri II Pooling Station (2 nos. 240 MVAR Switchable line reactors) under ''Substation Works Associated with Strengthening of Transmission System beyond Vemagiri'' in Southern Region.
Order reserved
661
68/MP/2020
Power System Operation Corporation Ltd (POSOCO)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 6 & Regulation 29 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for approval of Performance Linked Incentive for NLDC for the financial year 2018-19 with reference to NLDC Charges for the control period 1.4.2014 to 31.3.2019.
Order reserved
662
67/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Sipat Super Thermal Power Station Stage-I (3x660 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
663
66/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Rihand Super Thermal Power Station Stage-III (1000 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
664
65/MP/2020
Reliance Infrastructure (Rinfra)
Seeking declaration that HSD is a alternative Fuel in terms of Article 1.1.27 of the PPA and refund the unauthorized deductions of Rs. 96,68,92,198/- made by the Respondents from the bills payable to the Petitioner
Reply / additional information as per ROP to filed by Petitioner,Respondent
665
64/MP/2020
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Simhadri Super Thermal Power Station Stage-I (2X500 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
666
63/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 for claiming extension of Scheduled Delivery Date on account of force majeure events falling within the scope of Article(s) 3.1, 3.4.3, 4.7 and 9 of the Power Purchase Agreement dated 23.08.2013 read with the Addendum dated 10.12.2013 executed between the Petitioner and the Respondent No. 1/ TANGEDCO
Reply / additional information as per ROP to filed by Petitioner,Respondent
667
62/MP/2020
Parampujya Solar Energy Private Limited (PSEPL)
Petition under Section 79 (1) (b), Section 79 (1) (f) and Section 79 (1) (k) of the Electricity Act, 2003 read with Article 11 of the Power Purchase Agreements dated 04.08.2016 entered into between the Petitioner � Parampujya Solar Energy Private Limited seeking directions to NTPC Limited to act in accordance with the said Article 11 of the Power Purchase Agreements and accepting the impact of Force Majeure events and thereby extend the Scheduled Commissioning Date of the Project of the Petitioner.
Reply / additional information as per ROP to filed by Petitioner,Respondent
668
2/RP/2020 in 182/TT/2018
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition for review under Section 94(1)(f) read with Regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 of Order dated 01.11.2019 of the Central Electricity Regulatory Commission in Petition No. 182/TT/2018
Order Reserved- Additional information for final order to be filed by Petitioner
669
61/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation  86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Truing up of transmission tariff for 2014 19 tariff  block and 
Determination of transmission tariff for 2019 24  tariff block 

in respect of Asset-I 2 No 400kV line bays at Fatehpur 400/220 kV Sub-Station under the scheme Provision of 400 kV bays at Fatehpur for ATS under Unchahar TPS in Northern Region.
Preliminary Scrutiny
670
59/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission asset under ?Removal of Constraints in 400kV Bays Extensions at 400kV Vemagiri S/S? in Southern Region (DOCO 29.03.2018)
Preliminary Scrutiny
671
55/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

Combined Assets (02 Nos.) under Transmission Schemes for enabling import of NER/ER surplus power by NR in Eastern Region.
Reply / additional information as per ROP to filed by Petitioner,Respondent
672
54/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Truing up of Transmission tariff for 2014-19 tariff  block and 
 Determination of Transmission tariff for 2019-24  tariff block 

For 03 nos of Assets under work associated with common transmission system for Phase-II generation project in Odisha in Eastern Region
Order reserved
673
53/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from DOCO to 31-03-2019 for �400 kV Dharmapuri (Salem New) � Somanahalli 400kV D/C Quad Line along with Bay Extensions at Dharmapuri (Salem New) and Somanahalli Substations� under Transmission System associated with �System Strengthening in Southern Region � XIV�.
Order Reserved- Additional information for final order to be filed by Petitioner
674
51/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014 19 tariff  block and 
(ii) Determination of Transmission tariff for 2019 24  tariff block 


For Asset I: 765 kV D/C Solapur Aurangabad Transmission Line along with 2 x 240 MVAR Switchable Line Reactor with associated bays at Solapur Sub-station and Asset II: 2 x 240 MVAR Switchable Line Reactor along with associated bays at Aurangabad Sub station associated with Inter Regional system strengthening scheme for Western Region and Northern Region (Part A)
Order reserved
675
50/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Asset I Combined Assets under system strengthening scheme for Eastern Region (Formerly part of Tala Supplementary Scheme) and Asset II Conversion of 50 MVAR Line reactor into Switchable line reactor at Subhashgram end of 400 kV S/C Sagardighi-Subhasgram TL under ERSS XV now tariff is being claimed under system strengthening scheme for Eastern Region (Formerly part of Tala Supplementary Scheme) as per CERC order dated 12.09.2018 in petition no. 259/TT/2018 in Eastern region.
Preliminary Scrutiny
676
49/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for 2X240 MVAR 765 kV Bus Reactors along with associated bays at Thiruvalam S/S under �Installation of Bus reactors at Cuddapah, Nellore PS, Kurnool, Raichur and Thiruvalam in Southern Region.�
Preliminary Scrutiny
677
45/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-1: LILO of one circuit of 400 KV D/C Vapi- Navi Mumbai line transmission line along with 400/220 KV GIS KALA Substation (NEW) in UT DNH 315 MVA 400/220 KV  ICT-I & ICT-II and 80 MVAR, 420 KV Bus Reactor and Asset-2: LILO of 2nd Ckt of 400KV D/C Vapi-Navi Mumbai TL (i.e. Ckt - 3 & 4 of LILO) alongwith associated bays at Kala substation.  under �Transmission system for establishment of 400/220 kV GIS substation at Kala in UT of DNH�  in Western Region.
Order reserved
678
44/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of transmission tariff for 2014-19 tariff  block and
(ii) Determination of transmission tariff for 2019-24  tariff block

in respect of

Asset-I: 765kV D/C Varanasi-Kanpur (new) line and associated bays including 240 MVAR Switchable L/R in both Ckt. at Varanasi GIS S/S and 330 MVAR non-switchable L/R in both Ckt. at Kanpur GIS S/S; 765 kV S/C Kanpur (new) GIS � Jhatikra line & associated bays including 330 MVAR switchable L/R at Kanpur GIS S/S and 330 MVAR non-switchable L/R at Jhatikara S/S; 400kV D/C (Quad) Kanpur (New) GIS-Kanpur (old) line & Associated bays;  2*1500 MVA 765/400 kV ICT-I&II Associated bays at 765/400 kV Kanpur (new) GIS S/S; 240 MVAR, 765kV Bus Reactor-1 & associated bay at Kanpur(new) GIS S/S; 240 MVAR, 765kV Bus Reactor-2 & associated bay at Kanpur(new) GIS S/S; Asset-II: LILO of one Ckt of 400kV D/C Sasaram-Allahabad line & Associated bays at Varanasi GIS S/S; Asset-III: 125 MVAR, 400 kV Bus Reactor & associated bay at Kanpur(new) GIS S/S; Asset-IV:240 MVAR, 765 kV Bus Reactor & associated bay at Jhatikara S/S; Asset-V: 125 MVAR, 400 kV Bus Reactor & associated bay at Varanasi GIS S/S; Asset-VI: 400 kV D/C (Quard) Sarnath- Varanasi T/L along with associated bays at Varanasi GIS Substation
Order reserved
679
43/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for Asset-I: 400 kV D/C Mauda-Wardha line (CKT-I) along with bay at Wardha and Asset-II: 400 kV D/C Mauda-Wardha line (CKT-II) along with bays at Wardha under Mauda Transmission system in Western Region
Preliminary Scrutiny
680
42/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Misc. Petition for Approval under sub-section(4) of Section 28 of Electricity Act 2003 for  determination of 
 
Truing up of Charges for the period 2009 14 block.
Fees and Charges for the period 2014 19 block

for Unified Load Despatch & Communication  Scheme (POWERGRID portion i.e. Communication system portion and SLDC system retained by the petitioner after formation of POSOCO) in Eastern Region.
Preliminary Scrutiny
681
41/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission System associated with Common System associated with Coastal Energen Private Limited and Ind-Bharat Power (Madras) Limited LTOA Generation Projects in Tuticorin Area-Part-A in Southern Region
Preliminary Scrutiny
682
39/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Asset  400kV D/C (Quad) Nabinagar II TPS  Gaya transmission line with 02 nos associated bays at Gaya Sub station associated with Transmission System for Nabinagar II TPS (3X660 MW) in Eastern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
683
38/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission System associated with Common Transmission scheme associated with ISGS projects in Nagapattinam/Cuddalore area of Tamil Nadu -Part-A1 (b) in Southern Region.
Preliminary Scrutiny
684
36/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Combined asset for Sub-station extension works associated with transmission system required for evacuation of power from Kudgi TPS (3 X 800 MW in Phase -I) of NTPC Limited
Order reserved
685
34/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014-19 tariff  block and 
Determination of Transmission tariff for 2019-24  tariff block 

for assets under Provision of 400kV bays at Shujalpur for Part ATS of RAPP 7&8 in Western Region.
Order Reserved- Additional information for final order to be filed by Petitioner
686
33/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for Solapur STPP � Solapur (POWERGRID) 400 kV D/C (Quad) 2nd Transmission Line alongwith associated bays at Solapur (POWERGRID) Sub-Station under �Transmission System associated with Solapur STPP (2x660 MW) Part-A� in Western Region
Hearing
687
32/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 8(1), 8(2) & 8(3) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2014 for revision of tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period of 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period of 2014-15 to 2018-19 in respect of  Agartala Gas Turbine Combined Cycle Power Plant (135 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
688
31/GT/2020
SJVN Limited
Petition under Section 62 and 79(1) (a) of the Electricity Act, 2003 read with  Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for revision of tariff of Nathpa Jhakri Hydro Power Station (6x250 MW) for the period 01.04.2014 to 31.03.2019- Truing-up of tariff determined by the CERC order dated 19.07.2019 in Petition No. 314/GT/2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
689
30/GT/2020
SJVN Limited
Petition under Section 62 and 79(1) (a) of the Electricity Act, 2003 read with  Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of generation tariff of Nathpa Jhakri Hydro Electric Power Station (6x250 MW) for the period 01.04.2019 to 31.03.2024.
Reply / additional information as per ROP to filed by Petitioner,Respondent
690
29/GT/2020
SJVN Limited
Petition under Section 62 and 79(1)(a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for revision of Generation tariff of Rampur Hydro Power Station (412 MW)  for the period from actual COD of first Unit  i.e. 13.05.2014 to 31.03.2019- Truing-up of tariff determined by the CERC order dated 26.06.2019 in Petition No. 315/GT/2018.
Order reserved
691
28/GT/2020
SJVN Limited
Petition under Section 62 and 79(1)(a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of Generation tariff of Rampur Hydro Power Station (412 MW) for the period 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
692
25/MP/2020
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 10 of the Power Purchase Agreements dated 17.03.2010 and 21.03.2013 executed between GMR Warora Energy Limited and the Distribution Companies in the States of Maharashtra and Dadra and Nagar Haveli pursuant to liberty granted in Order dated 16.05.2019 in Petition No. 284/MP/2018.
Reply / additional information as per ROP to filed by Petitioner,Respondent
693
24/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Truing up of transmission tariff for 2014 19 tariff  block and 
Determination of transmission tariff for 2019 24  tariff block 


in respect of Combined Assets consisting of Asset I Koldam Nalagarh 400kV D/C (Quad) line along with bays at Nalagarh S/S , Asset II 400kV line bays at Ludhiana S/S (Combined DOCO 01.04.2011) covered under Transmission system associated with Koldam Hydro-electric project in Northern Region
Order Reserved- Additional information for final order to be filed by Petitioner
694
23/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation  86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  Truing up of transmission tariff for 2014-19 tariff  block and Determination of transmission tariff for 2019-24  tariff block in respect of Combined Asset consist of Asset-1: 315 MVA 400/220 kV Spare Inter Connecting Transformer at 400/220 kV Hisar sub-station (DOCO: 01/02/13),Asset-2: 315 MVA 400/220 kV Spare Inter Connecting Transformer at 400/220 kV Lucknow sub-station. (DOCO: 01/07/2012),Asset-3: 315 MVA, 400/220 kV ICT at Bhiwadi in Northern Region (DOCO: 01/02/2013) under Provision of spare ICTs and reactors in Eastern, Northern, Southern and Western Regions
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
695
22/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 2 Nos 765 kV line Bays alongwith 2 nos. 330 MVAr Line reactor at Vindhyachal Pooling Station and 2 Nos 765 kV line Bays alongwith 2 nos. 330 MVAr Line reactor at Jabalpur Pooling Station for 765 kV D/C Vindhyachal Pooling Station-Jabalpur Pooling Station TL (TBCB) under �Substation Extensions for Transmission system associated with Vindhyachal-V Project of NTPC (Part-B)� in Western Region.
Preliminary Scrutiny
696
21/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 1x1500 MVA, 765/400 kV ICT at Vindhyachal Pooling Station along with associated bays, under �Transmission System associated with Vindhyachal-V (500 MW) project of NTPC (Part- A)� in Western Region
Order Reserved- Additional information for final order to be filed by Petitioner
697
20/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

 For Asset 1 765 kV Line Bay and 240 MVAR Switchable Line Reactor at Jabalpur Pooling Substation for 765 kV S/C Jabalpur Bina ckt. III (IPTC), Asset 2  765 kV Line Bay and 240 MVAR Line Reactor (Non-switchable) at Bina Sub-station for 765 kV S/C Jabalpur-Bina ckt.-III (IPTC), Asset 3 765 kV Line Bay and 240 MVAR Line Reactor at Jabalpur PS and 765 kV Line Bay and 330 MVAR Switchable Line Reactor at Dharamjaygarh Sub-station for ckt.3 of 765 kV D/C (ckt.3 and 4) Dharamjaygarh - Jabalpur PS Transmission line (IPTC), Asset 4 765 kV Line Bay and 240 MVAR Line Reactor at Jabalpur PS and 765 kV Line Bay and 330 MVAR Switchable Line Reactor at Dharamjaygarh Sub-station for ckt.4 of 765 kV D/C (ckt.3 and 4) Dharamjaygarh - Jabalpur PS Transmission line (IPTC) under Line Bays and Reactor Provisions at POWERGRID Sub-stations associated with System Strengthening common for Western Region and Northern Region in Western Region.
Order reserved
698
18/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

       for Neelamangala � Mysore 400kV D/C Transmission Line along with 2 X 315MVA, 400/220kV ICTs at Mysore Substation in Southern Region
Preliminary Scrutiny
699
17/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 

For Transmission system associated with System strengthening  XIII in Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
700
16/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for 230kV Neyveli-Bahoor transmission line in Southern Region.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
701
15/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

400 kV D/C Kakrapar APP-Navsari T/L along with associated bays at Navsari GIS & 400 kV D/C Kakrapar APP-Vapi T/L along with associated bays at Vapi S/S under Transmission System associated with Kakrapar Atomic Power Project 3&4
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
702
14/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For Asset-a: 50MVAR Bus reactor at Hisar Sub-station, Asset-b: LILO of 400 kV Moga-Hissar line, ICT-I at Fatehabad Sub-station, 4 nos. 220 kV line bays (feeders from Fatehabad-1 and Fatehabad-2) and 50 MVAR bus reactor bay along with associated bays at Fatehabad Sub-station, Asset-c: Total upstream system including Malerkotla-Ludhiana-Jalandhar transmission line along with associated bays at Ludhiana Sub-station Malerkotla Sub-station, Asset-d: ICT-I along with associated bays at Ludhiana Sub-station, Asset-e: ICT-II along with associated bays at Ludhiana Sub-station, Asset-f: 315 MVA, 400/220 kV ICT-II along with associated bays at 400/220 kV Fatehabad Sub-station under Northern Region System Strengthening Scheme-III in Northern Region
Preliminary Scrutiny
703
13/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

   for Salal �I Transmission System associated with Northern Region
Order reserved
704
12/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
 
For Special Energy Meters in Northern Region.
Preliminary Scrutiny
705
10/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
 For Transmission assets under System Strengthening�VII in Southern Regional Grid.
Preliminary Scrutiny
706
9/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Splitting of 400kV Raipur Bus through Bus Sectionaliser into two sections at a point between existing Line Bays of Chandrapur -1 & Chandrapur -2 and shifting of Chandrapur-2 and Chandrapur-3 Line Bays from section Raipur �B to Raipur �A under �Split Bus Arrangement and Reconfiguration/Shifting of terminating Lines at Raipur 400kV S/S� in Western Region
Hearing
707
8/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  

Revision of Transmission Tariff for 2004 09 tariff  block, 2009 14 tariff  block
              Truing up of Transmission tariff for 2014 19 tariff  block and 
              Determination of Transmission tariff for 2019 24  tariff block 

For Asset I 400 kV D/C Agra Bassi Transmission Line with associated bays, Asset II 3x105 MVA 400/220/33 kV ICT III along with associated bays at Wagoora Sub Station Asset III 220 kV Zainkot III & IV bays at Wagoora Sub Station and Asset IV 40 percent FSC on Allahabad Mainpuri 400kV D/C line at Mainpuri under Transmission System associated with Northern Region System Strengthening Scheme II in Northern Region
Preliminary Scrutiny
708
7/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Revision of Transmission Tariff for 2001 04 tariff  block, 2004 09 tariff  block, 2009 14 tariff  block
 Truing up of Transmission tariff for 2014 19 tariff  block and 
  Determination of Transmission tariff for 2019 24  tariff block 

for  Stage 1 of 400 kV Thyristor controlled series compensation project (Fact Device) on Kanpur Ballabgarh 400 kV S/C line at Ballabgarh in Northern Region
Hearing
709
6/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation- 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 for determination of Transmission Tariff from anticipated DOCO to 31.03.2019 for Asset 1: 1 No. 220 kV Line Bay for 220 kV Rewa Pooling - Ramnagar Ckt - 2 line  and 1 No. 220 kV Line Bay for 220kV Rewa pooling �Barsaita  Desh ckt 2 line at Rewa Pooling Station, Asset 2: 1 No. 220 kV Line Bay for 220 kV Rewa Pooling - Ramnagar Ckt - 1 line at Rewa Pooling station, Asset 3 : 2 Nos. 220 kV line Bays for 220 kV Rewa Pooling � Badwar Ckt- 1 and  Ckt - 2 Line at Rewa Pooling Station and Asset-4: 1 no. 500 MVA, 400/220 kV ICT 3 along with associated 400 kV and 220 kV transformer bays at Rewa Pooling station under Transmission System for Ultra Mega Solar Park (750MW) in Rewa District, Madhya Pradesh in Western Region.
Reply / additional information as per ROP to filed by Petitioner,Respondent
710
5/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

Truing up of Transmission tariff for 2014-19 tariff  block and 
Determination of Transmission tariff for 2019-24  tariff block 
       For 400 kV D/C Ranchi �Chandwa � Gaya line along with associated bays at Ranchi, Chandwa (GIS) and Gaya Sub-stations and 2X125 MVAR 400 kV Bus Reactor along with associated bays at Chandwa (GIS) under �Transmission System for Phase-I Generation Projects in Jharkhand and West Bengal Part A1� in Eastern Region
Order reserved
711
4/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

Truing up of Transmission tariff for 2014-19 tariff  block and 
Determination of Transmission tariff for 2019-24  tariff block 

For Assets under Transmission System for Start-up Power to DVC and Maithon Right Bank Generation Projects in Eastern Region
Hearing
712
3/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

        For Nellore Gooty 400kV D/C (Quad) line with associated bay extension at Nellore & Gooty Substation under Transmission System associated with SRSS XVIII A (Formerly KUMPP Part A)
Order Reserved- Additional information for final order to be filed by Petitioner
713
2/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulation 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for
Truing up of Transmission Tariff for 2014 19 tariff block and 
Determination of Transmission Tariff for 2019 24 tariff block
For Asset I Spare Converter Transformer at Rihand for Rihand-Dadri HVDC Bipole Terminal in Northern Region.
Hearing
714
1/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for 400 kV D/C Vijayawada-Nellore Transmission line, 400 kV D/C Nellore-Sriperumbudur line, New 400 kV Switching station at Nellore, extension of Vijayawada and Sriperumbudur sub-station with associated bays under System strengthening in Southern Region.
Preliminary Scrutiny
715
516/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for  i) Additional bays at Kolar and Hosur for second circuit of Kolar-Hosur 400 kV D/C line and ii) 400 kV Hiryur sub-station, including 315 MVA auto transformer & LILO of Davangere-Hoody 400 kV D/C line at Hiryur with associated bays under SRSS II in Southern Region.
Preliminary Scrutiny
716
515/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Transmission assets under transmission system associated with Sub-Station Works Associated with System Strengthening in Southern Region for Import of Power from Eastern Region in Southern Region
Order reserved
717
514/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
Truing up of Transmission tariff for 2014 19 tariff  block and 
Determination of Transmission tariff for 2019 24  tariff block 

For Transmission assets under Transmission system associated with Contingency plan for evacuation of power from IL&FS (2x600 MW) in Southern Region
Preliminary Scrutiny
718
512/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
    
For 05 nos of Assets under Split Bus arrangement for various substation in Eastern Region.
Order reserved
719
511/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
For Truing up of Transmission tariff for 201419 tariff  block and Determination of Transmission tariff for 2019 24  tariff block For 400 kV D/C Sagardighi - Behrampur Transmission Line and associated bays at Sagardighi TPS (WBPDCL) and Behrampur Sub-station (POWERGRID) under Transmission System for �Eastern Strengthening Scheme-X� in Eastern Region
Hearing
720
510/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i)      Truing up of Charges for 2014-19 tariff  block and 
(ii) Fees and charges for 2019-24  tariff block 

For Sub-Load Dispatch Centre at Modipuram under UPPCL.
Order reserved
721
509/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
For Asset-I: 2 Nos. of 400 kV GIS line bays at Nizamabad (PG) for the termination of Nizamabad-Yeddumailaram (Shankarpalli) 400 kV D/C line and Asset-II: 2 Nos. of 400 kV GIS line bays at Maheswaram (PG) for termination of Maheswaram (PG)�Mehboob Nagar 400 kV D/C Transmission line under "Provision of line bays for the Scheme-Connectivity lines for Maheshwaram (Hyderabad) 765/400 kV Pooling Station� in Southern Region
Preliminary Scrutiny
722
508/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

 Truing up of Transmission tariff for 2014-19 tariff  block and 
 Determination of Transmission tariff for 2019-24  tariff block 

For 765 kV D/C Darlipalli TPS (NTPC) Jharsuguda (Sundergarh) Pooling Station transmission line alongwith 02 Nos. of 765 kV line Bays at Jharsuguda (Sundergarh) PS in Eastern Region.
Hearing
723
504/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       2 nos. 400 kV line bays at Muzaffarpur Substation for termination of Muzaffarpur (PG)-   Darbhanga (TBCB) 400 kV D/C (Triple snowbird) line under Eastern Region Strengthening Scheme VI Project
Order reserved
724
503/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations,1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations? 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

for (a) Neelamangala-Somanahally 400 kV D/C line along with bays; and (b) Gooty-Raichur 400 kV D/C transmission line with bays under System Strengthening-III in Southern Region
Preliminary Scrutiny
725
502/MP/2019
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Tanda Thermal Power Station (440 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
726
501/MP/2019
NTPC Limited
Approval of additional expenditure on account of installation of various Emission Control Systems at Rihand Super Thermal Power Station Stage-II (1000 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
727
500/MP/2019
ACME Rewa Solar Energy Private Limited (ARSEPL)
PETITION FILED UNDER SECTION 142 OF THE ELECTRICITY ACT, 2003 FOR NON-COMPLIANCE OF THE HON�BLE COMMISSION`S DIRECTIONS CONTAINED IN ORDER DATED 02.05.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
728
498/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
        For 132kV S/C Ranganadi-Ziro Transmission system in North Eastern Region
Preliminary Scrutiny
729
497/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Extension of Kudankulam APP- Tirunelveli 400 kV (Quad) D/C line to Tuticorin pooling station along with associated bays at Tuticorin pooling station under Connectivity for Kudankulam 3 & 4 (2X1000 MW) with interstate transmission system� in Southern Region. (DOCO: 10.03.2018)
Preliminary Scrutiny
730
495/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: 220 kV D/C Unchahar-Kanpur transmission line-I with associated bays, Asset-II: 220 kV D/C Unchahar-Kanpur transmission line-II with associated bays, and Asset-III: LILO of one circuit of 220 kV D/C Panki-Mainpuri line-II of transmission system associated with Unchahar Stage-II in Northern Region.
Preliminary Scrutiny
731
494/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations �2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Asset 1: OPGW Fibre Links(98.484 k.m) Hoody-Yelahanka LILO Point of Nelamangala-Hoody, Hoody-HSR(KPTCL), Peenya-NRS-Hebbal(KPTCL),Hoody-HAL(KPTCL), LILO of Pondy-Sriperambadur to SV Chatram(TANTRANSCO,LILO of Neyveli TS-11-Neyveli TS-1 to NNTPS, Salem(PG) - Salem(TNEB),Sriperambadur(PG)-Sriperambadur(TNEB) and Asset 2: Salem PS (Dharmapuri) � Madhugiri (Tumkur) OPGW Link (246.197 Kms) under �Fiber Optic Communication system for central sector Sub-stations & Generating Stations in Southern Region.�
Order reserved
732
493/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I : 400kV D/c Gorakhpur-Lucknow transmission line along with its associated bays & Asset-II: 30% FSC on 400kV D/C Gorakpur - Lucknow Transmission line at Lucknow along with bays (DOCO: 01/04/2011) under Northern Region System Strengthening Scheme X
Preliminary Scrutiny
733
492/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Combined Asset : (1) Extension of 400/220 kV Kolhapur (MSEB) substation  (2) 220kV D/C Vapi-Magarwada Transmission Line along with associated bays (3) 220kV D/C Vapi-Khardpada Transmission Line along with associated bays under WRSS-III Transmission System  in Western Region
Preliminary Scrutiny
734
491/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
400 kV S/C Vindhyachal - Korba Ckt-II along with associated bay equipment at Vindhyachal and Korba under Korba Vindhyachal Transmission System in Western Region
Preliminary Scrutiny
735
489/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For LILO of Kolaghat- Rengali 400 kV S/C line at Baripada and establishment of new 400/220/132 kV Sub-station at Baripada in Eastern Region.
Preliminary Scrutiny
736
488/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Chamera Stage-I Transmission System associated in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
737
487/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

 For Rangit Transmission System in Eastern Region
Preliminary Scrutiny
738
486/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations �2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Asset-1: PHASE-I   "UNIFIED REAL TIME DYNAMIC STATE MEASUREMENT (URTDSM)" for NRLDC & SLDCs of Northern Region under �Phase-I- Unified Real Time Dynamic State Measurement (URTDSM)� in Northern Region.
Hearing
739
485/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business)

Regulations‟1999 and CERC (Terms and Conditions of Tariff) Regulations ‟2014 for determination of Transmission Tariff from anticipated DOCOs to 31.03.2019 for Asset-I: 315 MVA, 400/220 kV ICT along with associated bays at Fatehabad Substation under Augmentation of Transformation capacity at Fatehabad (PG) in Northern Region.
Hearing
740
484/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Truing up of Transmission tariff for 2014 19 tariff  block and 
 Determination of Transmission tariff for 2019 24  tariff block 
For Asset I  Vallur TPS-Melakottaiyur 400kV D/C line and Asset-II: Chitoor-Thiruvalam 400kV D/C Quad line and new 400kV Thiruvalam SS along with 1X63 MVAr Bus reactor at Thiruvalam SS and associate bays and equipments at Thiruvalam and Chittoor  under "Supplementary Transmission System associated with Vallur TPS� in Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner
741
482/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset I-800 kV Kishenpur-Moga transmission line -I along with associated bays, Asset II-800 kV Kishenpur-Moga transmission line -II along with associated bays and Asset III- 420 kV 63 MVAR Bus Reactor at Kishenpur sub-station with associated bays and 420/220 kV,250 MVA ICT III at Moga substation with associated bays for Transmission System associated with Kishenpur Moga transmission system in Northern Region.
Preliminary Scrutiny
742
23/RP/2019 in 171/TT/2018
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review under Section 94(1)(f) read with Regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 of Order dated 30.09.2019 of the Central Electricity Regulatory Commission in Petition No.171/TT/2018
Additional information as per Interim Order to be filed by Petitioner,Respondent
743
481/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
for  Truing up of Transmission tariff for 2014-19 tariff  block and Determination of Transmission tariff for 2019-24  tariff block for 400kV (Quad) D/C line from NCC Generation Switchyard to Nellore Pooling Station and associated Bays under Transmission System for Connectivity for NCC Power projects Ltd
Order Reserved- Additional information for final order to be filed by Petitioner
744
480/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission asset: 2 Nos. Of 400 kV line bays at Srikakulam for termination of Srikakulam Pooling Station-Garividi 400 kV Quad D/C line under ?Substation works associated with strengthening of Transmission System beyond Vemagiri? in Southern Region (DOCO 07.08.2018)
Preliminary Scrutiny
745
479/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  
 Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
 Truing up of Transmission tariff for 2014-19 tariff  block and 
 Determination of Transmission tariff for 2019-24  tariff block 
       For Asset-1 Agartala-Agartala Ckt-I & II, Asset-2 Agartala-Kumarghat under transmission system associated with Agartala GBPP in North Eastern Region
Order reserved
746
477/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: 315 MVA ICT-IV along with associated bays at Moga substation and Asset-II: ICT-II along with associated bays and 2 nos PSEB feeder bays at Amritsar sub-station, and 400 kV Bus reactor bay & 2 nos PSEB line bays at Moga sub-station under augmentation of transformation capacity at Amritsar and Moga sub-stations in Northern Region.
Order reserved
747
476/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Truing up of Transmission tariff for 2014 19 tariff  block 
and Determination of Transmission tariff for 2019 24  tariff block 
For Transmission system associated with Farakka III in Eastern Region
Preliminary Scrutiny
748
475/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Truing up of Transmission tariff for 2014 19 tariff  block and  Determination of Transmission tariff for 2019 24  tariff block  For Transmission System associated with immediate evacuation system for Nabinagar TPS in Eastern Region
Order reserved
749
474/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 
for 400 kV Vindhyachal-Kanpur line at Singrauli along with bays at Singrauli end (Realignment of Vindhyachal-Kanpur S/C line at Singrauli and Singrauli-Vindhyachal 2nd 400 kV Ckt) and Bus coupler bay at Vindhyachal HVDC under System Strengthening Scheme in Singrauli-Vindhyachal corridor in Northern Region.
Preliminary Scrutiny
750
473/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset a-220 kV D/C RAPP-B-Chittorgarh Transmission Line, Asset b-220 kV S/C RAPP-B-Udaipur Transmission Line along with associated bays at Udaipur end and LILO of 220 kV D/C RAPP-KOTA Line at RAPP-B including PLCC system and Asset c- 220 kV S/C RAPP-B-Anta Transmission Line with associated bays at Anta end for Transmission System associated with RAPP-B Project in Northern Region.
Order reserved
page separator
S. No.
Petition No.
Petitioner
Subject
Status
751
472/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

      For LILO of 400 kV Bongaigaon- Malda transmission line at Siliguri and sub-station at Siliguri(New) in Eastern Region.
Preliminary Scrutiny
752
471/MP/2019
Tata Power Renewable Energy Ltd TPREL
Petition under Section 79 of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreements dated 28.06.2016 and 04.01.2017, executed between Tata Power Renewable Energy Limited and NTPC Ltd., for seeking compensation on account of Change in Law events viz. introduction/ enactment of Central and State Specific Laws for implementing Goods & Services Tax.
Reply / additional information as per ROP to filed by Petitioner,Respondent
753
470/MP/2019
ALIPURDUAR TRANSMISSION LIMITED (ATL)
Petition seeking extension of scheduled commercial operation date on account of force majeure events and consequential reliefs arising therefrom involving:-
(a) Section 79(1) (c) and (f) of the Electricity Act, 2003; read with
(b) Articles 4, 11 and 16 and other relevant clauses of the Transmission Service Agreement dated 22.09.2015 executed between the Petitioner and the Long-Term Transmission Customers; read with 
(c) Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Reply / additional information as per ROP to filed by Petitioner,Respondent
754
469/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

  For 400 kV S/C Meramundali-Jeypore transmission line along with extension of Meramundali and Jeypore sub-stations in Eastern Region.
Preliminary Scrutiny
755
468/MP/2019
MAHINDRA RENEWABLES PRIVATE LIMITED (MRPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for (i) approval of �Change in Law�; and (ii) consequential relief to compensate for the increase in capital cost due to introduction of the Central Goods and Services Tax Act, 2017, the Integrated Goods and Services Tax Act, 2017 and the State Goods and Services Tax Acts enacted by respective states, in terms of Article 17 of the power purchase agreement dated 17.04.2017 between Mahindra Renewables Private Limited and M.P. Power Management Company Limited and power purchase agreement dated 17.04.2017 between Mahindra Renewables Private Limited and Delhi Metro Rail Corporation.
Reply / additional information as per ROP to filed by Petitioner,Respondent
756
467/MP/2019
NTPC Limited
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29  of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on installation of various Emission Control Systems at Simhadri Super Thermal Power Station Stage-II (2X500 MW) in compliance of Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
757
465/MP/2019
Madhya Bharat Power Corporation Limited (MBPCL)
Petition under Section 79(1)(f) read with Section 79(1)(b) of the Electricity Act, 2003 before this Hon�ble Commission seeking declaration of the events which led to relinquishment by the Petitioner, as force majeure events within the meaning of Clause 9.0 of the BPTA, seeking relinquishment of the LTOA of 96 MW granted to it without any liability thereof, thereby seeking exemption from payment of relinquishment charges as a consequence of the existence of force majeure events, as opposed to the stand taken by PGCIL in its letter dated 09.01.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
758
464/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Dhauliganga Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
759
463/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Petition u/s 79 of the Electricity Act, 2003 read with  applicable CERC (Term and Condition of Tariff) Regulation,2019 for approval of Expenditure on installation of various Emission Control Systems as detailed in this Petition for compliance of Ministry of Environment and Forests and Climate Change, GOI Notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
760
462/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Petition under Section 79 of the Electricity Act, 2003 read with applicable CERC (Terms and Condition of Tariff) Regulations, 2019 for approval of Expenditure on installation of various Emission Control Systems as detailed in this Petition for compliance of Ministry of Environment and Forests and Climate Change, Government of India Notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
761
461/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Petition under Section 79 of the Electricity Act, 2003 read with applicable CERC (Terms and Condition of Tariff) Regulations, 2019 for approval of Expenditure on installation of various Emission Control Systems as detailed in this Petition for compliance of Ministry of Environment and Forests and Climate Change, Government of India Notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
762
460/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Petition under Section 79 of the Electricity Act, 2003 read with applicable CERC (Terms and Condition of Tariff) Regulations, 2019 for approval of Expenditure on installation of various Emission Control Systems as detailed in this Petition for compliance of Ministry of Environment and Forests and Climate Change, Government of India Notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
763
459/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Petition under Section 79 of the Electricity Act, 2003 read with applicbale CERC (Terms and Condition of Tariff) Regulations, 2019 for approval of Expenditure on installation of various Emission Control Systems as detailed in this Petition for compliance of Ministry of Environment and Forests and Climate Change, Government of India Notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner,Respondent
764
458/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2017-18 in respect of  Chamera-II Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
765
457/MP/2019
ACME Bhiwadi Solar Power Private Limited (ABSPPL)
Petition filed under Section 142 of the Electricity Act, 2003 for non-compliance of the Ld. Commission`s directions contained in Orders dated 09.10.2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
766
455/MP/2019
Reliance Infrastructure (Rinfra)
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 2 of APERC (Conduct of Business) Regulation, 1999 as amended from time to time as regards the unauthorised deductions made by the Respondents from the bills payable to the Petitioner
Reply / additional information as per ROP to filed by Petitioner,Respondent
767
454/MP/2019
ACME Kaithal Solar Power Private Limited (AKSPPL1)
Petition filed under Section 142 of the Electricity Act, 2003 for non-compliance of the Ld. Commission`s directions contained in Orders dated 09.10.2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
768
453/MP/2019
Sipat Transmission Limited (SIPATTL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 12 of the Transmission Service Agreement dated 24.06.2015 entered into between the Petitioner and the Respondents seeking Change in Law compensation.
Reply / additional information as per ROP to filed by Petitioner,Respondent
769
452/MP/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLC- Petition seeking approval for Lignite Transfer Price for the period 01.04.2014 to 31.03.2019 � on account of Truing up in respect of NLC Mines as per MoC guidelines-  Reg
Reply / additional information as per ROP to filed by Petitioner,Respondent
770
451/MP/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
direct Respondent No.2 to make immediate payment towards transmission charges from 1.11.2011 to 24.5.2012,
Reply / additional information as per ROP to filed by Petitioner,Respondent
771
450/MP/2019
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition invoking Section 79 of the Electricity Act, 2003 read with (i) Article 10 of the Power Purchase Agreement dated 18.01.2014, (ii) Article 10 of Schedule 1 of the PPA dated 20.01.2014, (iii) Clause 4.7 of the Competitive Bidding Guidelines, and (iv) this Hon�ble Commission�s Order dated  03.06.2019 passed in Petition No. 156/MP/2018 seeking approval of the additional capital and operational expenditure on account of installation of various Emission Control Systems in compliance with Ministry of Environment, Forest and Climate Change Notification dated 07.12.2015.
Reply / additional information as per ROP to filed by Petitioner
772
449/MP/2019
SHRI SURYAKANT GUPTA PROPRIETOR M/S RAJARAM MAIZE PRODUCTS SOLAR POWER DIVISION (RAJARAMMAIZE)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT
2003 READ WITH REGULATION 14 & 15 OF THE CENTRAL
ELECTRICITY REGULATORY COMMISSION (TERMS AND
CONDITIONS OF RECOGNITION AND ISSUANCE OF
RENEWABLE ENERGY CERTIFICATE FOR RENEWABLE
ENERGY GENERATION) REGULATIONS, 2010
CHALLENGING THE NON-GRANT OF REC CERTIFICATE.
Hearing
773
22/RP/2019 in 255/TT/2018
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review under Section 94(1)(f) read with Regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 of Order dated 04.10.2019 of the Central Electricity Regulatory Commission in Petition no.255/TT/2018
Additional information as per Interim Order to be filed by Petitioner,Respondent
774
439/MP/2019
JSW Hydro Energy Limited (formerly Himachal Baspa Power Company Limited) JSWHEL
Petition under Section 79 (1) of the Electricity Act, 2003 seeking clarification of order dated 12.2.2019 in Petition no. 205/MP/2018
Hearing
775
437/MP/2019
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
Truing up application under Regulation 8 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations 2015 for truing up of SRLDC fees and charges for control period 2014-19
Order reserved
776
435/MP/2019
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Truing up application under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 8  of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2015  for truing up of ERLDC fees and charges for control period 2014-19.
Order reserved
777
434/MP/2019
Western Regional Load Despatch Centre (WRLDC)
Truing up application under Regulation 8 of Central Electricity Regulatory Commission (fees & charges of Regional Load Despatch Centre and other related matters) Regulations 2015 for truing up of WRLDC fees and charges for control period 2014-19
Order reserved
778
433/MP/2019
North Eastern Regional Load Despatch Centre (NERLDC)
Truing up application under Regulation 8 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of NERLDC fees and charges for control period 2014-19.
Order reserved
779
432/MP/2019
Sasan Power Limited (SPL)
Petition under Section 79 of the Electricity Act, 2003 read with the statutory framework governing procurement of power through competitive bidding and Power Purchase Agreement dated 07.08.2007 seeking compensation on account of increased cost incurred by Sasan Power Limited consequent to default of the Procurers.
Reply / additional information as per ROP to filed by Petitioner,Respondent
780
431/MP/2019
Northern Regional Load Desptach Centre (NRLDC)
Truing up application under Regulation 8 of Central Electricity Regulatory Commission (Fees & Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of NRLDC Fees and Charges for control period 2014-19.
Order reserved
781
430/MP/2019
Power System Operation Corporation Ltd (POSOCO)
Truing up application under Regulation 8 of Central Electricity Regulatory Commission (fees & charges of Regional Load Despatch Centre and other related matters) Regulations 2015 for truing up of NLDC fees and charges for control period 2014-19.
Order reserved
782
429/MP/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-FGD-Approval of additional expenditure on account of installation of various Emission Control Systems
Reply / additional information as per ROP to filed by Petitioner,Respondent
783
428/MP/2019
Kerala State Electricity Board Limited (KSEB Ltd.)
Demand of Relinquishment charges
Reply / additional information as per ROP to filed by Petitioner,Respondent
784
427/MP/2019
Megha Engineering & Infrastructures Ltd (MEIL)
Petition filed under Section 79(1)(f) read with Section 79(1)(k) of the Electricity Act, 2003 seeking indulgence of the Hon�ble Central Electricity Regulatory Commission to direct NTPC Vidyut Vyapar Nigam Limited to extend the SCOD Generation Project based on the Notifications dated 02.11.2011, 09.01.2013, 03.01.2014 and 17.12.2014 issued by Government of Andhra Pradesh, whereunder, the government has notified the project area as drought affected area for the period June 2011 � September 2011, June 2012 � September 2012, June 2013 � September 2013 and June 2014 � September 2014.
Reply / additional information as per ROP to filed by Petitioner,Respondent
785
424/MP/2019
DB Power Limited (DBPL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 22.07.2019 passed by the Commission in Petition No. 117/MP/2017; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 22.07.2019 passed by the Commission in Petition No. 117/MP/2017
Reply / additional information as per ROP to filed by Petitioner,Respondent
786
423/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations 2014 and CERC (Terms and Conditions of Tariff) Regulations 2019 for  
Truing up of Transmission tariff for 2014-19 tariff  block and 
 Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under Expansion/Upgradation of SCADA/EMS System of SLDCs of North Eastern Region
Hearing
787
422/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For 2 nos. 765kV Line bays along with 2x240MVAR Switchable Line reactors each at Srikakulam & Angul for termination of both circuit of 765kV D/C Srikakulam�Angul Transmission line, and 1x330 MVAR 765kV Bus Reactor at Srikakulam under �Common System associated with East Coast Energy private limited and NCC power projects limited LTOA generation projects in Srikakulam Area -part-C� in Southern Region and Eastern region
Preliminary Scrutiny
788
421/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for 765 kV S/C Kurnool-Raichur transmission line along with associated bay extensions at 765/400 kV Kurnool Sub-station and 765/400 kV Raichur Sub-station under Southern Region System Strengthening Scheme �XXII (DOCO 15.12.2015)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
789
420/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-I: LILO of Singrauli-Kanpur transmission line-I at Allahabad, Asset-II: LILO of Singrauli-Kanpur transmission line-II at Allahabad, Asset-III: ICT-I at Allahabad along with associated bays and Asset-IV: ICT-II at Allahabad along with associated bays in Northern Region.
Preliminary Scrutiny
790
419/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For communication system for DVC under Expansion/ Up gradation of SCADA/ EMS System of SLDCs of Eastern Region
Hearing
791
418/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Sipat -II Supplementary Transmission System in WR
Preliminary Scrutiny
792
417/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 2 Nos 400kV line Bays at Parli(POWERGRID) Switching Station  (for Parli new(TBCB)-Parli(POWERGRID) 400kV D/C(Quad) line under TBCB) and 2 Nos 765kV line Bays at Solapur(POWERGRID)  Station  (for Parli new(TBCB)-Solapur(POWERGRID) 765kV D/C line under TBCB route) under POWERGRID works associated with Western Region Strengthening Scheme XV.
Preliminary Scrutiny
793
416/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

in respect of 220/132 kV 100 MVA ICT and associated bays at Raebareli covered under ?Augmentation of 220/132 kV Transformation capacity at Raebareli by 1x100 MVA Transformer ? in Northern Region.
Preliminary Scrutiny
794
415/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for 400kV D/C Raipur- Chandrapur(Bhadrawathi) Transmission Line including bay extensions at Raipur and Bhadrwati Substations in Western Region
Preliminary Scrutiny
795
414/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for Combined Asset  (a)40 FSC Compensation package for 400kV DC Khandwa-Seoni Transmission Line at Khandwa station & 400kV DC Sipat-Raipur Transmission Line along with Substation bays at Raipur and Sipat(DOCO  1.8.2008)  (b) 315MVA,400/220kV ICT with associated 220kV Bays associated with Itarsi(PG)-Itarsi (MPPTCL) Ckt-II and 220kV Bays associated with Itarsi(PG)-Bhopal(MPPTCL) Ckt-II (DOCO 1.05.2008) under WRSS-I Transmission System in Western Region
Preliminary Scrutiny
796
413/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for Combined Assets of Tarapur Transmission System associated with Tarapur Atomic Station Stages- 3&4 in Western Region
Preliminary Scrutiny
797
21/RP/2019 in 150/TT/2018
DAMODAR VALLEY CORPORATION (DVC)
Review of the order dated 09/08/2019 passed by the Hon�ble Commission in the matter of Approval of tariff for Transmission and Distribution system activities of the network in respect of Damodar Valley Corporation for the tariff period 2014-19
Additional information as per Interim Order to be filed by Petitioner,Respondent
798
412/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Teesta Low Dam-IV Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
799
411/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Teesta Low Dam-III Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
800
410/MP/2019
NTPC Limited
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Koldam Hydro Electric Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
page separator
S. No.
Petition No.
Petitioner
Subject
Status
801
405/MP/2019
GMR Kamalanga Energy Limited (GKEL)
Petition under Sections 79(1)(b) and (f) of the Electricity Act, 2003 read with the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 Evolving a mechanism for grant of appropriate adjustment/ compensation to offset financial impact on account of levy of charges for transportation of fly ash and carrying cost.
Hearing
802
404/MP/2019
Coastal Gujarat Power Limited (CGPL)
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act read with Article 13 of the PPA dated 22.04.2007 executed between the Petitioner and the Procurers.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
803
403/MP/2019
GMR ENERGY TRADING LIMITED (GMRETL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for seeking recovery of amount deducted by Maharashtra State Electricity Distribution Company Limited (MSEDCL), with respect to  a tender, being Tender Event No. MSEDCL/Short/18-19/ET/58 dated 05.07.2018.
Reply / additional information as per ROP to filed by Petitioner,Respondent
804
402/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Khargone Super Thermal Power Station  (2X660 MW) for the period from anticipated date of Commercial Operation of the Unit-I (i.e. 30.09.2019)to 31.03.2024
Preliminary Scrutiny
805
400/MP/2019
Western Regional Load Despatch Centre (WRLDC)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the WRLDC Charges for the control period 01.04.2019-31.03.2024
Order reserved
806
399/MP/2019
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the ERLDC Charges for the control period 01.04.2019-31.03.2024.
Order reserved
807
395/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for Combined Assets of (i) Ckt-III of 400 kV D/C Vindhyachal - Satna line alongwith associated bays; (ii) 400/220 kV, 315 MVA ICT-II at Satna Substaton; (iii) Ckt-IV of 400 kV D/C Vindhyachal - Satna line along with associated bays; (iv) LILO of 400 kV Satna-Bina Ckt-I & II at Bina (POWERGRID) Substation; (v) Circuit IV of 400 kV D/C Satna-Bina Transmission line; (vi) Circuit III of 400 kV D/C Satna-Bina Transmission line ; (vii) LILO of 400 kV D/C Raipur-Rourkela Transmission line along with associated bays; (viii) 400/220 kV, 315 MVA ICT-II along with associated bay equipment at Raigarh S/S under Vindhyachal-III Transmission System in Western region
Order reserved
808
393/MP/2019
ARAVALI POWER COMPANY PRIVATE LIMITED (APCPL)
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional expenditure on account of installation of various Emission Control Systems at Indira Gandhi Super Thermal Power Station (3x500 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015
Reply / additional information as per ROP to filed by Petitioner,Respondent
809
11/SM/2019
Suo Motu
Proposed Methodology for Computing the Escalation Rate for Transportation of Imported Coal/Gas on account of Implementation of MARPOL Regulation with effect from 1.1.2020
Preliminary Scrutiny
810
391/GT/2019
JSW Hydro Energy Limited (formerly Himachal Baspa Power Company Limited) JSWHEL
Application for true up of capital cost & generation tariff for 2014-19 tariff period under Regulation 8 of the CERC (Terms and Conditions of Tariff) Regulations, 2014 AND determination of generation tariff for 2019-24 tariff period under Regulation 9(2) of the CERC (Terms and Conditions of Tariff) Regulations, 2019, in respect of 1000 MW Karcham Wangtoo Hydro Electric Project (KW HEP)
Preliminary Scrutiny
811
390/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

     For Bihar grid strengthening scheme in Eastern Region
Preliminary Scrutiny
812
389/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(iv) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(v) Truing up of Transmission tariff for 2014-19 tariff  block and 
(vi) Determination of Transmission tariff for 2019-24  tariff block 

       for Combined Asset  (1) 400_220 kV Damoh SS along with bays and 400kV, 63 MVAR Bus Reactor along with associated 400 kV bay at Damoh SS (2) 400_220 kV, 315MVA ICT-I at Damoh S/S along with bays and 400_220 kV, 315 MVA ICT-II along with associated 400 kV and 220 kV bays at Damoh SS under WRSS-IV Transmission System  in Western Region.
Preliminary Scrutiny
813
387/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block   for 400/220 kV Khandwa S/S and LILO of 400 kV D/C Itarsi-Dhule Transmission Line at Khandwa in Western Region .
Preliminary Scrutiny
814
386/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

       for Fixed and Thyristor Controlled Series Compensation for 400kV D/C Raipur-Rourkela Transmission Line at Raipur in Western Region
Preliminary Scrutiny
815
383/TT/2019
Torrent Power Grid Ltd (TPGL)
Truing-up of capital cost for the period from 01-Apr-2014 to 31-Mar-2019 and Determination of transmission tariff for the period from 01-Apr-2019 to 31-Mar-2024 for Transmission system constructed, maintained and operated by Torrent Power Grid Ltd vide License No. 2/Transmission/CERC dated 16.05.2007
Hearing
816
381/MP/2019
West Bengal State Electricity Distribution Company Limited WBSEDCL
Petition under Section 79 of the Electricity Act, 2003 and the PPA dated 25.03.2011 between Adhunik Power and Natural Resources Ltd. and PTC India Ltd. with a back to back PSA dated 05.01.2011 between PTC India Ltd. and West Bengal State Electricity Distribution Company Ltd.
Reply / additional information as per ROP to filed by Petitioner,Respondent
817
380/MP/2019
ODISHA POWER GENERATION CORPORATION LIMITED (OPGC)
Petition under Sections 29(5), 79(1)(c) and 79(1)(k) of the Electricity Act, 2003 read with Regulations 6.4.2(c)(iii), 7(1) and 7(3) of the Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations, 2010 seeking directions for shifting of Control Area from Eastern Load Despatch Centre to Odisha State Load Despatch Centre and operating the bus coupler between Petitioner's 2 x 660 MW Units (viz. Units 3 and 4) in closed condition for the common bus mode operation.
Reply / additional information as per ROP to filed by Petitioner,Respondent
818
378/MP/2019
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the SRLDC Charges for the control period 01.04.2019-31.03.2024.
Order reserved
819
377/MP/2019
DB Power Limited (DBPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 and Article 10 of the Power Purchase Agreement dated 19.08.2013 entered into between the Petitioner and the Respondents, seeking approval of the cost to be incurred by the Petitioner on account of change in law, for installation/retrofit of �Electrostatic Precipitators� (ESP), installation of Flue Gas Desulphurisation (FGD), installation of low NOx burners, providing Over Fire Air (OFA) and any other measures for compliance of the notification dated 07.12.2015 issued by the Ministry of Environment, Forests and Climate Change, Government of India in respect of Thermal Power Plants installed/commissioned after 01.01.2003 and before 31.12.2016.
Hearing
820
376/MP/2019
North Eastern Regional Load Despatch Centre (NERLDC)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the NERLDC Charges for the control period 01.04.2019-31.03.2024.
Order reserved
821
375/MP/2019
Power System Operation Corporation Ltd (POSOCO)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the NLDC Charges for the control period 01.04.2019-31.03.2024.
Order reserved
822
374/MP/2019
Northern Regional Load Desptach Centre (NRLDC)
Application filed under subsection (4) of section 28 of Electricity Act 2003 and Regulation 10 of the Central Electricity Regulatory Commission (Fee and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for determining the NRLDC Charges for the control period 01.04.2019-31.03.2024.
Order reserved
823
373/MP/2019
SB ENERGY FOUR PRIVATE LIMITED (SBEFPL)
Petition seeking change in law relief on account of imposition of safeguard duty on import of solar cells and modules
Pending as per directions of the Commission
824
372/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6(1), 6(2) & 6(3), chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations,2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Kopili (Stage-II) Hydro Electric Plant (1 X 25 =25 MW) of North Eastern Electric Power Corporation Limited (NEEPCO LTD), Shillong.
Preliminary Scrutiny
825
371/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6(1), 6(2) & 6(3), chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations,2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Khandong Hydro Electric Plant (2 X 25 =50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO LTD), Shillong.
Preliminary Scrutiny
826
370/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Kopili Hydro Electric Plant (4 X 50 =200 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Preliminary Scrutiny
827
368/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 along with ?CERC (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2017? for determination of project specific levelised tariff for100 MW floating solar Photo Voltaic Plant at water reservoir  of Ramagundam Super Thermal Power Station (RSTPS), Ramagundam, Telangana.
Reply / additional information as per ROP to filed by Petitioner,Respondent
828
367/MP/2019
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 30.04.2019 read with corrigendum dated 29.05.2019 passed in Petition No. 255/MP/2017; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 30.04.2019 read with corrigendum dated 29.05.2019 passed by the Commission in Petition No. 255/MP/2017
Reply / additional information as per ROP to filed by Petitioner,Respondent
829
366/MP/2019
DB Power Limited (DBPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 and Article 10 of the Power Purchase Agreements both dated 01.11.2013 entered into between the Petitioner and the Respondents, seeking approval of the cost to be incurred by the Petitioner on account of change in law, for installation/retrofit of �Electrostatic Precipitators� (ESP), installation of Flue Gas Desulphurisation (FGD), installation of low NOx burners, providing Over Fire Air (OFA) and any other measures for compliance of the notification dated 07.12.2015 issued by the Ministry of Environment, Forests and Climate Change, Government of India in respect of Thermal Power Plants installed/commissioned after 01.01.2003 and before 31.12.2016.
Hearing
830
365/MP/2019
MAHINDRA RENEWABLES PRIVATE LIMITED (MRPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for (i) declaration  of ?Change in Law? event; and (ii) grant of consequential relief to compensate for the increase in capital cost due to introduction and imposition of Safe Guard Duty by way of  Notification No.01/2018- Customs SG dated 30.07.2018 issued by the Department of Revenue, Ministry of Finance, in terms of Article 17 of the power purchase agreement dated 17.04.2017 between Mahindra Renewables Private Limited and M.P. Power Management Company Limited and power purchase agreement dated 17.04.2017 between Mahindra Renewables Private Limited and Delhi Metro Rail Corporation.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
831
364/MP/2019
NLC Tamilnadu Power Ltd (NTPL)
Increase in Operation and Maintenance expenses incurred by NLC TAMILNADU POWER LIMITED (NTPL) on account of Pay/Wage Revision to Executives wef 01.01.2017, Non Executives & workmen wef 01.01.2017 & CISF wef 01.01.2016 posted to NLC TAMILNADU POWER LIMITED (NTPL) and other hikes like gratuity ceiling increase & GST impact etc. and to allow the recovery of the same from the beneficiaries of NLC TAMILNADU POWER LIMITED (NTPL) Power Station for the period 01.04.2014 to 31.03.2019
Reply / additional information as per ROP to filed by Petitioner,Respondent
832
363/MP/2019
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1) (f) of the Electricity Act, 2003 and Article 18 of the PPA dated 07.08.2008 for approval of the amendment of the PPA.
Reply / additional information as per ROP to filed by Petitioner,Respondent
833
361/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Special Protection Scheme for Rihand- Dadri HVDC Bi-pole and Gorakhpur-Muzzafarpur 400 kV line in Northern Region
Preliminary Scrutiny
834
359/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 220 kV D/C Anta Transmission System in Northern Region.
Preliminary Scrutiny
835
358/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for Series Compensation on Panki- Muradnagar 400 KV S/C line of UPPCL in Northern Region
Preliminary Scrutiny
836
357/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For 2nd 400 kV D/C Kahalgaon-Biharshariff transmission line in Eastern Region.
Preliminary Scrutiny
837
356/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For LILO of one circuit of 132 kV D/C Siliguri-Rangit transmission line at Gangtok in Eastern Region.
Preliminary Scrutiny
838
355/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For 2nd 315 (3 x 105) MVA, 400/220 kV transformer at Indravati (OHPC) Switchyard in Eastern Region.
Preliminary Scrutiny
839
354/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

     For LILO of both the circuit of Patratu-Hatia-Chandil 220kV D/C line at Ranchi Sub-Station associated with 220kV Interconnection with Jharkhand State Electricity Board (JSEB) system at Ranchi Sub-Station in Eastern Region.
Preliminary Scrutiny
840
353/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-a: 220 kVAllahabad-Rewa Road D/C Transmission line Ckt-1, Asset-b: 220 kV Allahabad-Rewa RoadD/C Transmission line Ckt-II, Asset-c: LILO of 220 kV Modipuram � Nara transmission line, Asset-d: LILO of 220 kV Modipuram-Simbholi transmission line, Asset-e: 220 kV Allahabad-Phulpur S/C transmission line and Asset-f: 220 kV S/C Meerut-Shatabdinagar transmission line under transmission system associated with 220 kV System Strengthening Scheme in UP in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
841
352/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for 132 kV S/C Mau-Balia Transmission System in Northern Region
Preliminary Scrutiny
842
351/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for 315 MVA ICT-III at Nagarjunasagar sub-station with associated bay equipments in Southern Region.
Preliminary Scrutiny
843
350/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for SPECIAL ENERGY METERS IN SOUTHERN REGION
Preliminary Scrutiny
844
348/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

       for assets under WRSS VII.
Preliminary Scrutiny
845
347/MP/2019
Meenakshi Energy Private Limited (MEPL)
Petition under Section 79 (1) (f) along with Section 79 (1) (k) of Electricity Act, 2003 read with Regulation 8 (7) of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-Term Access and Medium Term Open Access in Inter-State Transmission and Related Matters) Regulations, 2009 seeking permission  for extension of the period for injection of infirm power for commissioning and testing of phase II (unit III) thermal power project of Meenakshi Energy Limited near Thaminapatnam, Chilakur (Mandalam), SPSR Nellore, State of Andhra Pradesh for further period of six months i.e. from 01.07.2019 to 31.12.2019.
Reply / additional information as per ROP to filed by Petitioner
846
10/SM/2019
Suo Motu
Methodology for Compilation of Coal Price Index applicable for Power Sector
Preliminary Scrutiny
847
343/MP/2019
NHPC LTD
Petition under section 79 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 12 & 13 of CERC (Terms & Conditions of Tariff) Regulations, 2004, Regulation 44 of CERC (Terms & Conditions of Tariff) Regulations, 2009 & Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of pay regularization of below board level executives of NHPC Limited for the period 01.01.2007 to 31.03.2019.
Preliminary Scrutiny
848
342/MP/2019
Prayatna Developers Private Limited (PDPL)
Petition invoking Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of �must run� status granted to solar power project and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to stop issuing backing down instructions to the Petitioner.
Pending as per directions of Higher Court
849
341/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 along with �CERC (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2017� for determination of project specific levelised tariff for 92 MW floating solar Photo Voltaic Plants in two phases (first phase 22 MW and second phase 70 MW) at Rajiv Gandhi Combined Cycle Power Project (RGCCP), Kayamkulam, Kerala.
Reply / additional information as per ROP to filed by Petitioner,Respondent
850
339/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for  220 kV Jallandhar-Hamirpur D/C transmission line along with Associated bays in Northern Region.
Order reserved
page separator
S. No.
Petition No.
Petitioner
Subject
Status
851
338/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for 400 kV D/C Kaiga-Sirsi transmission line in Southern Region
Preliminary Scrutiny
852
337/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for LILO of 220 kV S/C Panki-Naubasta transmission line at Kanpur in Northern Region.
Preliminary Scrutiny
853
9/SM/2019
Suo Motu
Non-compliance of the directions of this Hon'ble Commission in the judgment & order dated 09.08.2019 passed in Petition No. 393/MP/2018.
Preliminary Scrutiny
854
334/MP/2019
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Petition for Non-compliance of Section 29 of the Electricity Act, 2003 ,Regulations 2.3.1(5),2.3.1(6) and 2.3.1(7) of the Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations, 2010 and Regulation 8 (6) of the Central Electricity Regulatory Commission (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009 and Regulation 6 and Regulation 8 of the Central Electricity Authority (Grid Standards) Regulations, 2010 with Regulation  1.5 of Indian Electricity Grid Code, section 29(6) and section 142 of the Electricity Act,2003.
Reply / additional information as per ROP to filed by Petitioner,Respondent
855
333/MP/2019
POWERGRID NM Transmission Limited (PNMTL)
Petition under Sections 63 and 79 (1) (c) and (d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for allowing time overrun and cost overrun and the Approval of increase in tariff adopted for Nagapattinam � Salem � Madhugiri Transmission System on account of force majeure and Change in Law events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
856
332/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For LILO of Siliguri- Gangtok section of 132 kV Rangit-Siliguri transmission line at Melli under Integration of Sikkim Transmission system in Eastern Region.
Preliminary Scrutiny
857
330/MP/2019
ACME Solar Holdings Ltd. (ASHL)
Seeking quashing of letters dated 02.07.2019 and 27.09.2019 issued by PGCIL and seeking declaration that Petitioners are not required to open Letter of Credit
Hearing
858
329/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and the Central Electricity Regulatory Commission (Procedure for tariff Determination) Regulations,2014 for revision of tariff for the period 30.10.2017 to 31.03.2019 carrying out truing up exercise for the period of 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period of 30.10.2017 to 31.03.2019 in respect of Tuirial hydro Electric Power Plant (60 MW) of  North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
859
326/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

     For combined Assets (i) Tala ? Siliguri Transmission System and (ii) Remaining part of Tala -Siliguri transmission System in Eastern Region
Preliminary Scrutiny
860
325/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations? 2019 for  

(i) Revision of Transmission Tariff for 2004-09 and 2009-14 tariff block
(ii) Truing up of Transmission tariff for 2014-19 tariff block and 
(iii) Determination of Transmission tariff for 2019-24 tariff block 

for (a) LILO of N'Sagar - Raichur 400 kV S/c at Mehboobnagar & (b) LILO of both circuits of Nellore - Sriperumbudur 400 kV D/c at Alamatti under System Strengthening-IV in Southern Region
Preliminary Scrutiny
861
324/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Farakka-Malda Transmission Link and Additional 315 MVA Transformer at Malda in Eastern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
862
321/MP/2019
Essar Power Transmission Company Limited (EPTCL)
Modification of License in terms of CERC Order in 102/TT/2018
Preliminary Scrutiny
863
320/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Sewa-II Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
864
319/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Disputes between DVC and BYPL in regard to appropriation of payments made by BYPL against dues of DVC
Reply / additional information as per ROP to filed by Petitioner,Respondent
865
317/MP/2019
Bharat Aluminium Company Limited (BALCO)
Petition under Section 79 (1)(b), 79 (1)(f) and 79 (1)(k) of the Electricity Act 2003, read with Articles 21.1.2 of the PPA dated 26.12.2014 executed between the Petitioner and the Respondent No. 1, seeking appropriate directions upon the Respondent No. 1/ KSEB for releasing the outstanding payment accrued in favour of the Petitioner on account of non-payment of the fixed charge and transmission losses in terms of the Power Purchase Agreement (PPA) dated 26.12.2014
Reply / additional information as per ROP to filed by Petitioner,Respondent
866
316/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV D/C Dhauliganga HEP � Bareilly (UPPCL) Transmission Line along with its associated bays at Bareilly(UPPCL) in Northern Region.
Order reserved
867
315/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for 400/220 KV Bhiwadi S/S along with LILO of Ballabhgarh-Bassi 400 KV S/C line and ICT-I & ICT-II at Bhiwadi in Northern Region.
Preliminary Scrutiny
868
314/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For 400 kV S/C Chamera -1 Kishenpur transmission system in Northern Region
Order Reserved- Additional information for final order to be filed by Petitioner
869
313/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

for Additional Converter Transformer (Spare) for Rihand-Dadri Bi-pole in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner
870
312/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Transmission system associated with LOKTAK HEP in North Eastern Region (DOCO: 01.07.1983 to 01.07.1989).
Preliminary Scrutiny
871
311/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for  
(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block
Order reserved
872
306/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
400 kV D/C Bina ? Nagda Transmission Line along with associated bay equipment at Nagda and  Bina Substations under Transmission System associated with 400 kV Bina ? Nagda D/C Line in Western Region
Preliminary Scrutiny
873
304/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Bhadrawati-Chandrapur 400 kV D/C transmission line including bays at Bhadrawati (POWERGRID) Switching station(Extensions) and Chandrapur(MSEB) switchyard in Western Region
Preliminary Scrutiny
874
302/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For Hathidah River Crossing Section of 220 kV Biharsharif � Begusarai Transmission Line in Eastern Region.
Preliminary Scrutiny
875
298/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 8(1), 8(2) & 8(3)-chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Assam Gas Based Power Plant (GT 6 X 33.5 MW + ST 3X 30 MW=291 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong
Reply / additional information as per ROP to filed by Petitioner,Respondent
876
296/MP/2019
LEXICON VANIJYA PVT. LTD. LEXICON
Petition under Section 79 (1) (b) and Section 79 (1) (f) of Electricity Act, 2003 for amendment of PPAs dated 27.01.2012 to align them with Regulation 15 of the RERC (Forecasting, Scheduling, Deviation Settlement and Related Matters of Solar and Wind Generation Sources) Regulations, 2017.
Reply / additional information as per ROP to filed by Petitioner,Respondent
877
295/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Chamera-III Power Station.
Reply / additional information as per ROP to filed by Petitioner,Respondent
878
294/MP/2019
NHPC LTD
Petition under Section 79(1) (f) of the Electricity Act, 2003 read with Regulation 54 & 55 of CERC (Terms and Conditions of Tariff) Regulations, 2014 for adjudication of dispute between NHPC Ltd. & Punjab State Power Corporation Limited (PSPCL) regarding payment of ?Deferred Tax Liability Materialized? during FY 2017-18.
Order reserved
879
293/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 8(1), 8(2) & 8(3) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations,2014 for revision of tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period of 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period of 2014-15 to 2018-19   in respect of  Doyang Hydro Electric Plant ( 75 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong
Reply / additional information as per ROP to filed by Petitioner,Respondent
880
292/MP/2019
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 seeking compensation of carrying cost in respect of the Change in Law events allowed by this Hon�ble Commission under the Power Purchase Agreement dated 25.03.2011 (PPA) executed between the Petitioner and the Respondent No. 2 and the Power Supply Agreement (PSA) dated 05.01.2011 executed between Respondent No.1 and Respondent No. 2
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
881
291/MP/2019
HIMACHAL PRADESH STATE ELECTRICITY BOARD LIMITED (HPSEBL)
PETITION UNDER SECTION 79(1)(c) AND 79(1)(f) OF THE ELECTRICITY ACT, 2003, FOR REFUND OF AMOUNTS WRONGLY RECOVERED BY POWERGRID CORPORATION OF INDIA LIMITED UNDER POC CHARGES FOR THE ISTS LINES OPERATED AND MAINTAINED BY BBMB
Reply / additional information as per ROP to filed by Petitioner,Respondent
882
290/GT/2019
NTPC Limited
Petition Under CERC (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2017? for determination of project specific levelised tariff for 180 KW Varanasi WtE Station at Karsara, District Varanasi.
Preliminary Scrutiny
883
289/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Provision of Spare ICTs and Reactor for Southern Region.
Hearing
884
287/MP/2019
Wardha Solar (Maharashtra) Private Limited (WSMPL)
Petition invoking Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of ?must run? status granted to solar power projects and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to stop issuing backing down instructions to the Petitioners.
Interim order issued
885
286/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Kishanganga Power Station during the period 18.05.2018 (COD of first Unit) to 31.03.2019.
Hearing
886
285/MP/2019
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 seeking approval of guidelines / mechanism for procurement of coal from alternate sources.
Reply / additional information as per ROP to filed by Petitioner,Respondent
887
283/MP/2019
JHAJJAR POWER LIMITED (JPL)
Miscellaneous petition under section 79(1) (b) & (f) of the electricity act, 2003 read with clause 4.7 of the competitive bidding guidelines and article 13 of the power purchase agreements dated 07.08.2008 and 20.01.2009 entered into by jhajjar power limited with uttar haryana bijli vitran nigam limited,/ dakshin haryana bijli vitran nigam limited and tata power trading company limited respectively in relation to seeking compensation for decrease in revenues and increase in the costs as a result of �change in law� events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
888
282/MP/2019
Aryan M.P. Power Generation Private Limited AMPPGPL
Petition under Section 142 of the Electricity Act, 2003 for non-compliance of the order dated 03.12.2018 passed in Petition No. 242/MP/2017 by Power Grid Corporation of India and for issuance of appropriate direction to Power Grid Corporation of India for payment of amount to be refunded after deduction of relinquishment charges from the encashed Bank Guarantee furnished by the Petitioner along with interest.
Reply / additional information as per ROP to filed by Petitioner,Respondent
889
281/MP/2019
MYTRAH VAYU (SABARMATI) PRIVATE LIMITED (MVSPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for (i) approval of �Change in Law�; and (ii) consequential relief to compensate for the increase in capital cost due to introduction of the Central Goods and Services Tax Act, 2017, the Integrated Goods and Services Tax Act, 2017 and the State Goods and Services Tax Acts enacted by respective states, in terms of Article 12 of the power purchase agreements dated 21.07.2017 between Mytrah Vayu (Sabarmati) Private Limited and PTC India Limited
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
890
279/MP/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition under Regulation 55, �Power to remove difficulties� and Regulation 54, "Power to Relax� of the CERC (Terms and Conditions of Tariff) Regulations, 2014, on account of additional cost incurred owing to revision of scale of pay for executives and non-executives from 1.1.2017 to 31.3.2019 consequent to implementation of pay revision and revision of gratuity amount with effect from 1.1.2017
Reply / additional information as per ROP to filed by Petitioner,Respondent
891
278/MP/2019
ONGC Tripura Power Company (OTPC)
Miscellaneous Petition for Relaxation of Technical Minimum for OTPC Palatana Project as per IEGC (4th Amendment)
Reply / additional information as per ROP to filed by Petitioner,Respondent
892
277/MP/2019
Sitac Kabini Renewables Private Limited (SitacKabini)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in revoking the Long-Term Open Access granted to the Petitioner for evacuation of 300MW power from its Wind Power Project on account of delay in submission of Bank Guarantee as required under the Long Term Access Agreement dated 23.02.2019 along with Affidavit
Reply / additional information as per ROP to filed by Petitioner,Respondent
893
276/TT/2019
Essar Power Transmission Company Limited (EPTCL)
Determination of Tariff for Stage-I Assets for Inter-State Transmission of Electricity under Section 79(1)(d) of the Electricity Act, 2003 read with Regulation-86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014
Reply / additional information as per ROP to filed by Petitioner,Respondent
894
275/MP/2019
Adani Power (Mundra) Limited (APMuL)
Petition pursuant to the directions of the Hon?ble Supreme Court vide Order dated 02.07.2019 in Civil Appeal No. 11133 of 2011 and applicable provisions of the Electricity Act, 2003 including Sections 62 and 79(1)(b).
Reply / additional information as per ROP to filed by Petitioner,Respondent
895
273/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations,2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Ranganadi Hydro Electric Plant (3X135 =405 MW) of North Eastern Electric Power Corporation Limited (NEEPCO LTD), Shillong.
Order reserved
896
271/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and the Central Electricity Regulatory Commission (Procedure for tariff Determination) Regulations,2014 for revision of tariff for the period 24.12.2015 to 31.03.2019 carrying out truing up exercise for the period of 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period of 24.12.2015-16  to 2018-19   in respect Tripura Gas Based Power Plant (TGBP) (65.42x1+35.58x1=101 MW))of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order reserved
897
267/MP/2019
NHDC LIMITED
Application under Regulation-44 ( 7 & 8 ) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for Recovery of Shortfall in Energy Charges in comparison to fifty percent of the Annual Fixed Cost (AFC) for reasons beyond the control of generating station during the FY 2017-18 and 2018-19 in respect of Omkareshwar Power Station (OSPS).
Reply / additional information as per ROP to filed by Petitioner,Respondent
898
266/TT/2019
MAHARASHTRA STATE ELECTRICITY TRANSMISSION COMPANY LIMITED (MSETCL)
Identification of Maharashtra State Electricity Transmission Company Limited (MSETCL) 132kV Nepanagar (from 220kV Nepanagar Substation, Madhya Pradesh) to Dharni (132/33kV Dharni Substation, MSETCL Amaravati Zone, Maharashtra) line as Inter-State Transmission System and further Determination of Inter-State Transmission Tariff for the Tariff Period 2019-24, under Section 79(1)(d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and in accordance with the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019, for inclusion in the POC Transmission Charges as determined by the Central Electricity Regulatory Commission (CERC) time to time.
Hearing
899
265/TT/2019
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
Petition for Determination of tariff of the inter-State transmission lines connecting two states along with the bays for the APTRANSCO owned transmission lines/system for FY 2019-20 to FY 2023-24 for inclusion in POC mechanism in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019.
Hearing
900
264/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 


 400 kV D/C Talcher-Meramundali transmission line in Eastern Region.
Preliminary Scrutiny
page separator
S. No.
Petition No.
Petitioner
Subject
Status
901
263/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

  For 315 MVA Transformer at Jeypore Substation along with associated bays in Eastern Region.
Preliminary Scrutiny
902
261/MP/2019
PTC India Limited PTC
Petition under Regulation 12 of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) Regulations, 2014 as amended from time to time read with Central Electricity Regulatory Commission (Cross Border Trade of Electricity) Regulations, 2019.
Hearing
903
260/MP/2019
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 seeking compensation on account of change in law events under the Power Purchase Agreement dated 25.03.2011 (PPA) executed between the Petitioner and the Respondent No. 2 and the Power Supply Agreement (PSA) dated 05.01.2011 executed between Respondent No.1 and Respondent No. 2
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
904
258/MP/2019
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 read with Article 17 of the PPA dated 20.01.2009 for adjudication of dispute with respect to non-payment of amount towards the level of lifting penalty paid to coal suppliers by Jhajjar Power Limited in terms of Article 1.2.8 of Schedule 7 of the PPA for the Contract Year 2016-17
Reply / additional information as per ROP to filed by Petitioner,Respondent
905
257/MP/2019
MB Power (Madhya Pradesh) Limited (MBPMPL)
PETITION UNDER SECTION 79(1)(C), 79(1)(F) AND 79(1)(K) OF THE ELECTRICITY ACT, 2003, CHALLENGING THE UNLAWFUL CONDUCT OF  POWER GRID CORPORATION OF INDIA LIMITED INTER ALIA WRONGFULLY RAISING AND RECOVERING TRANSMISSION CHARGES THROUGH IMPERMISSIBLE AND INAPPLICABLE INVOICES BEING CONTRA / AGAINST AND UNSUSTAINABLE TO THE TERMS OF THE TRANSMISSION SERVICE AGREEMENT DATED 18.10.2012 AND THE LONG TERM ACCESS AGREEMENT DATED 04.06.2015, PROVISIONS OF THE ELECTRICITY ACT 2003 AND THE REGULATIONS FRAMED THEREUNDER.
Reply / additional information as per ROP to filed by Petitioner,Respondent
906
256/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

   For 400 kV Jamshedpur-Rourkela S/C (Ckt-II) transmission line in Eastern Region.
Preliminary Scrutiny
907
255/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

for Agra (Power Grid)- Agra (UPPCL) 400 kV D/C Interconnection in Northern Region.
Order reserved
908
254/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
IN THE MATTER OF: Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations �2014 for determination of Transmission Tariff from DOCO to 31.03.2019 for Asset-1: URTDSM System(Control Center Equipment, PMU�s and associated equipment�s) integrated and commissioned at SRLDC & SLDCs of Southern Region under �Phase-I- Unified Real Time Dynamic State Measurement (URTDSM)�
Order reserved
909
251/MP/2019
Clean Solar Power (Jodhpur) Private Limited (CSPJodhpur)
Petition under Section 79 (1) (f) and (k) of the Electricity Act, 2003 (?Act?) read with Regulation 32 (Redressal Mechanism) and Regulation 33A (Power to Relax) of Central Electricity Regulatory Commission (Grant of Connectivity, Long Term Access and Medium-term Open Access and inter-State Transmission and related matters) Regulations, 2009 as amended from time to time (?Connectivity Regulations?) as well as Clause 9.0 of the Transmission Agreement for Connectivity dated 09.10.2018 seeking permission for extension of the period for submitting proof of release of 10% funds through equity towards execution of 250 MW Solar Power Project located at Vill: Kushlaram Ki Basti, Ismail Khan Ki Dhani & Dedasari, Tehsil: Baap, District: Jodhpur, Rajasthan for further period of five months i.e. from 25.08.2019 to 25.01.2020.
Reply / additional information as per ROP to filed by Petitioner,Respondent
910
250/MP/2019
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under Section 79 (1)(b) & (f) of E.A. 2003 for recall of CERC order dated 12.04.2019 in 374/MP/2018 granting approval to the Supplemental Agreement(s) dated 5.12.2018
Hearing
911
248/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from DOCO to 31-03-2019 for Transmission Asset �2 nos of 240 MVAR, 765kV Switchable Line Reactors (6x80MVAR, 765kV, 1-Ph Shunt Reactor), along with Reactor Bays & 2 Nos 765kV Line Bays excluding PLCC, Telecom equipment and Line Terminal equipment such as LA, CVT & Wave Trap" at 765/400kV Kurnool S/s� under �Substation works associated with additional inter-regional AC link for import of power into Southern Region i.e., Warora- Warangal and Chilakaluripeta-Hyderabad - Kurnool 765kV Link''.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
912
246/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

(i) Revision of Transmission Tariff for 2001-04 tariff  block, 2004-09 tariff  block, 2009-14 tariff  block
(ii) Truing up of Transmission tariff for 2014-19 tariff  block and 
(iii) Determination of Transmission tariff for 2019-24  tariff block 

For  LILO of Purnea-Dalkola 132 kV S/C line and extension at Purnea substation in Eastern Region.
Preliminary Scrutiny
913
241/MP/2019
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Sections 79(1)(f) read with 79(1)(c) and 79(1)(b) of the Electricity Act, 2003 relating to adjudication of dispute relating to Energy Meter Data discrepancy at Bhadrawati station leading to commercial loss to GMR Warora Energy Limited
Reply / additional information as per ROP to filed by Petitioner,Respondent
914
240/MP/2019
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79(1)(b) of the Electricity Act, 2003 for claiming compensation on account of occurrence of "Change in Law" event as per Article 10.1.1 of the Case-1 long-term Power Purchase Agreement dated 21.03.2013 entered into between GMR Warora Energy Limited and DNH Power Distribution Corporation Limited, thereby resulting into additional recurring/non-recurring expenditure to GMR Warora Energy Limited for supply of 200 MW Contracted Capacity from its 2 x 300 MW Thermal Power Station at Warora, Distt. Chandrapur in the State of Maharashtra to DNH Power Distribution Corporation Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
915
239/MP/2019
THDC India Limited (THDCIL)
Recovery of money due and outstanding from BSES Yamuna Power Limited as per the tariff determined by the Hon?ble Commission and in terms of the agreement between THDC India Limited and BSES Yamuna Power Limited
Reply / additional information as per ROP to filed by Petitioner
916
238/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Parbati-III Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
917
237/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Chamera-III Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
918
236/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) / Dayanand Anglo Vedic (DAV) & Central Industrial Security Force (CISF) in Chamera-II Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
919
235/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) / Dayanand Anglo Vedic (DAV) & Central Industrial Security Force (CISF) in Chamera-I Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
920
234/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Salal Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
921
233/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Dhauliganga Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
922
232/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) / Dayanand Anglo Vedic (DAV) & Indian Reserve Battalion (IRBN) in Rangit Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
923
231/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Indian Reserve Battalion (IRBN) in Teesta-V Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
924
230/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in TLDP-IV Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
925
229/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in TLDP-III Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
926
228/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Tanakpur Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
927
227/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Uri-II Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
928
226/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Sewa-II Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
929
225/MP/2019
HARYANA POWER PURCHASE CENTRE HPPC
Petition under section 79(1)(f) of the Electricity Act, 2003 for refund of amounts wrongly recovered by Power Grid Corporation of India Limited under POC Charges
Reply / additional information as per ROP to filed by Petitioner,Respondent
930
224/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Uri-I Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
931
223/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of J&K Police in Chutak Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
932
222/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of J&K Police in Nimoo Bazgo Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
933
221/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Dulhasti Power Station during the period 01.01.2016 to 31.03.2019.
Reply / additional information as per ROP to filed by Petitioner,Respondent
934
220/MP/2019
NHDC LIMITED
Application under Regulation-44 ( 7 & 8 ) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for Recovery of Shortfall in Energy Charges in comparison to fifty percent of the Annual Fixed Cost (AFC) for reasons beyond the control of generating station during the FY 2017-18 and 2018-19 in respect of Indira Sagar Power Station (ISPS).
Reply / additional information as per ROP to filed by Petitioner,Respondent
935
219/GT/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NNTPS (Neyveli New Thermal Power Station) 2 X 500 MW�Determination of tariff for the period from the date of anticipated CoD during the control period 2019-24 until 31.03.2024� Petition under section 79 read with Section 62 and 64 of the electricity act for determination of tariff.
Interim order issued
936
218/GT/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Andaman NLC Solar Power Station I - 20 MW (2X10 MW (AC) -solar PV power projects integrated with 8MWHr BESS) in South Andaman
Reply / additional information as per ROP to filed by Petitioner,Respondent
937
216/GT/2019
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Approval of tariff of Nabinagar STPS Stage-I (3x660 MW) from anticipated COD of Unit-1 (01.08.2019) to 31.03.2024.
Preliminary Scrutiny
938
214/MP/2019
Tata Power Trading Company Limited (TPTCL)
Petition under Sections 79(1) (c) and 79 (1)(f) of the Electricity Act, 2003 read with Regulation 32 of the CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009 impugning the wrongful rejection of open access.
Reply / additional information as per ROP to filed by Petitioner,Respondent
939
213/MP/2019
YARROW INFRASTRUCTURE PVT LTD (YIPL)
Petition under Section 79 the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 22.06.2016 executed between Yarrow Infrastructure Private Limited and National Thermal Power Corporation Limited for seeking approval of Change in Law events due to enactment of the GST Laws
Order reserved
940
212/MP/2019
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 79 of the Electricity Act, 2003 read with Power Supply Agreement dated 18.02.2016 executed between Sembcorp Energy India Limited and the Discoms for release of amounts arbitrarily and wrongfully withheld by Respondents from fuel charges legally payable to Sembcorp Energy India Limited
Hearing
941
211/MP/2019
RATTANINDIA SOLAR 2 PVT LTD (RS2PL)
Petition under Section 79 the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 27.06.2016 executed between RattanIndia Solar 2 Private Ltd. and Solar Energy Corporation of India Ltd. for seeking approval of Change in Law events due to enactment of the GST Laws
Order reserved
942
6/SM/2019
Suo Motu
Non-Compliance of the directions of the Commission in Order dated 17.5.2019 in Petition No 17.5.2019 in Petition No 211/MP/2016 by Global Energy Private Limited(GEPL)
Interim order issued
943
208/MP/2019
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 for execution/implementation of the Order dated 16.05.2019 passed in Petition No. 08/MP/2014 and Petition No. 284/MP/2018; and initiation of proceedings under Section 142 of the Electricity Act, 2003 against Maharashtra State Electricity Distribution Company Limited and DNH Power Distribution Corporation Limited in relation thereto
Hearing