Petitions Status
As on 30/09/2022
S. No.
Petition No.
Petitioner
Subject
Status
1
13/SM/2022
Suo Motu
Directions by the Commission to the Power Exchanges under the Power Market Regulations 2021
Disposed of
2
11/SM/2022
Main Respondent (Not Registered)
Directions by the Commission to the Power Exchanges in accordance with the Regulation 27(1) of the Power Market Regulation, 2021.
Disposed of
3
208/MP/2022
NTPC Limited
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009. Seeking Hon�ble Commission�s permission to allow the drawl of start up power for U#1 (800 MW) of Telangana STPS Ph-I (2x800 MW) from the grid till 15.02.2023.
Disposed of
4
10/SM/2022
Suo Motu
Blending of imported coal with domestic coal to mitigate the domestic coal shortage.
Disposed of
5
191/MP/2022
NHPC LTD
Petition under section 79(1)(k) of the Electricity Act, 2003 read with Regulation 8(7) of 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 43.3(a) Central Electricity Regulatory Commission (Connectivity and General Network Access to the inter-State Transmission System) Regulations, 2022 seeking permission for injection of infirm power beyond 31.07.2022 in case of Parbati?II Hydroelectric Project (800MW)
Disposed of
6
186/MP/2022
JHAJJAR POWER LIMITED (JPL)
Petition seeking direction to approve and take on record the Supplementary Agreement executed between JPL and Haryana DISCOMs on 27.05.2022 amending the Power Purchase Agreement dated 07.08.2008 (as amended vide Amendment Agreement dated 17.09.2008) signed between JPL and Haryana DISCOMs in terms of Article 18.1 thereof; and to take on record the Supplementary Agreement to be executed between JPL and TPTCL in terms of Article 18.1 of the Power Purchase Agreement dated 20.01.2009 (as amended vide Amendment Agreement dated 21.10.2010) pursuant to the same getting executed.
Disposed of
7
9/SM/2022
Suo Motu
Directions by the Commission to the Power Exchanges registered under the Power Market Regulations 2021
Disposed of
8
181/MP/2022
DB Power Limited (DBPL)
Petition 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 26.05.2022 passed in Petition No. 32/MP/2022
Disposed of
9
179/MP/2022
Mr. RAVI SHANKER KAPOOR
PETITION UNDER SECTION 79(1)(b) AND 79(1)(f)  OF THE ELECTRICITY ACT, 2003 FOR RECALL OF THE ORDER DATED 22ND FEBRUARY, 2022 PASSED BY THE HON'BLE CERC IN PETITION NO. 250/ MP/ 2019 ALONG IA NO. 3/2022.
Disposed of
10
171/TL/2022
RAJGARH TRANSMISSION LIMITED (RTL)
Application under Section 14, 15, 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 seeking Transmission License for Rajgarh Transmission Ltd.
Disposed of
11
170/AT/2022
RAJGARH TRANSMISSION LIMITED (RTL)
Petition under Section 63 readwith Section 79(1)(c) and (d) of Electricity Act, 2003 seeking adoption of Transmission Charges payable by the long-term transmission customers of the �Transmission System for Evacuation of Power from RE Projects in Rajgarh (2500 Mw) SEZ in Madhya Pradesh� being established by the Petitioner.
Disposed of
12
8/SM/2022
Suo Motu
SuoMoto in Compliance of Directions by Honble APTEL dated 5.4.2022in original Petition No 1/2022 for restoration of the Petition Disposed of Pursuant to Notification of Change in Rules
Disposed of
13
159/MP/2022
M/s Hindustan Power Exchange Ltd HPX
PETITION UNDER REGULATION 28 OF CENTRAL ELECTRICITY REGULATORY COMMISSION (POWER MARKET) REGULATION 2021, FOR APPROVAL OF THE TECHNOLOGY TO BE USED BY THE PETITIONER. THE PETITION IS BEING FILED IN ACCORDANCE WITH THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999AND  IN COMPLIANCE OF ORDER DATED 16.02.2022 OF THIS HON?BLE COMMISSION IN PETITION No 160/MP/2021
Disposed of
14
157/MP/2022
New Age Markets in Electricity Private Limited (NAME)
Petition under Regulation 40 of Central Electricity Regulatory Commission Power Market) Regulation, 2021 and Clause 8 of Guidelines for Registration and Filing Application for Establishing and Operating Over the Counter (OTC) Platform, as amended for grant of registration to establish and operate the OTC Platform.
Disposed of
15
154/MP/2022
Nangalbibra-Bongaigaon Transmission Limited (NBTL)
Creation of security by Petitioner No. 1 in favour of Petitioner no. 2
Disposed of
16
152/MP/2022
KOHIMA-MARIANI TRANSMISSION LIMITED (KMTL)
Petition for approval under Section 17 (3) and 17 (4) of the Electricity Act, 2003 read with the Central Electricity Regulatory Commission (Procedure, Terms And Conditions For Grant Of Transmission License And Other Related Matters) Regulations, 2009 for creation of security interest by way of mortgage, hypothecation, charge or assignment over all the movable and immovable assets including over rights, title, interest, claims, demands, benefits under mortgaged properties, project assets, clearance, project documents, agreements and approvals of the Kohima-Mariani Transmission Limited in favour of the Security Trustee, i.e., Axis Trustee Services Limited (Respondent No. 8) and for approval of documents creating security and of other documents in relation to the financing of long term loan requirements of the Transmission Project built, owned, operated and maintained by Kohima-Mariani Transmission Limited.
Disposed of
17
151/RC/2022
Vapi-II North Lakhimpur Transmission Limited (VNLTL)
Regulatory Compliance Application for bringing on record the change in the name of the inter-state transmission licensee - Vapi-II North Lakhimpur Transmission Limited and seeking necessary directions
Disposed of
18
150/AT/2022
KHETRI-NARELA TRANSMISSION LIMITED (KNTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Khetri-Narela Transmission Limited  (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
19
149/TL/2022
KHETRI-NARELA TRANSMISSION LIMITED (KNTL)
Application under Section 14 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 Transmission License to Khetri-Narela Transmission Limited
Disposed of
20
147/TD/2022
POWERFULL ENERGY TRADING PRIVATE LIMITED (PETPL)
Application form for grant of Licence for Inter-State Trading.
Disposed of
21
146/TL/2022
Ramgarh New Transmission Limited (RNTL)
Application under Section 14 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 for grant of separate Transmission License for Implementation of scope of work as detailed in the Petition through the RTM mode by POWERGRID Ramgarh Transmission Limited.
Disposed of
22
145/TL/2022
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
Application under Section-14, 15 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 for Grant of separate Transmission License for implementation of 80 MVAR reactor at 765 kV Warangal New on the RTM route to Warora Kurnool Transmission Limited
Disposed of
23
144/MP/2022
Nuclear Power Corporation of India Ltd. (NPCIL)
Seeking Commission's permission to continue interchange of infirm power including drawl of Start Up power under DSM beyond 09/07/2022 till declaration of commercial operation date of KAPP-3 or 09/01/2023 whichever is earlier
Disposed of
24
138/MP/2022
Nuclear Power Corporation of India Ltd. (NPCIL)
Seeking Commission's permission to continue drawl of Start Up Power from the grid as per Deviation Settlement Mechanism (DSM) beyond 02/07/2022 till first synchronization of KAPP-4 of Kakrapar Atomic Power Project (KAPP-3&4) or 02/07/2023 whichever is earlier.
Disposed of
25
129/MP/2022
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under 79 (1)(b) and (f) for approval of the discount in tariff on account of allocation of coal linkage under the SHAKTI Scheme of the Government of India
Disposed of
26
125/TD/2022
Ms. Saini Power Transactor Represented by Saroj Bala Saini
Application under Section 14 of the Electricity Act, 2003 read with Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020
Disposed of
27
6/SM/2022
Suo Motu
Transmission Corridor Allocation among Power exchanges for Collective Transmission
Disposed of
28
5/SM/2022
Suo Motu
Directions by the Commission to the Power Exchanges registered under Power Market Regulations, 2021
Disposed of
29
120/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 11 and 22 of the Agreement for Procurement of Power dated 25.10.2021 seeking directions to Southern Regional Load Despatch Centre seeking revision of schedule in accordance with notified declared Availability by Jindal India Thermal Power Limited
Disposed of
30
119/MP/2022
KSK Mahanadi Power Company Limited (kskmahanadi)
PETITION UNDER SECTION 79(1)(f) AND (k) OF THE ELECTRICITY ACT,
2003 FOR ADJUDICATION OF DISPUTES AND FOR DIRECTIONS
SEEKING RETURN OF PERFORMANCE BANK GUARANTEE
Disposed of
31
117/MP/2022
KSK Mahanadi Power Company Limited (kskmahanadi)
PETITION UNDER SECTION 79(1)(b) OF THE ELECTRICITY ACT SEEKING AMENDMENT OF THE TARIFF FOR SUPPLY OF ELECTRICITY BY THE PETITIONER TO THE RESPONDENTS PURSUANT TO THE ALLOCATION OF COAL UNDER THE SCHEME FOR HARNESSING AND ALLOCATING KOYALA TRANSPARENTLY IN INDIA (SHAKTI) TO THE PETITIONER
Disposed of
32
112/MP/2022
Nuclear Power Corporation of India Ltd. (NPCIL)
Commissioning Power under Deviation Settlement Regulation for RAPP-7
Disposed of
33
111/MP/2022
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under section 79 (1) (b) of the Electricity Act, 2003 read with clause 5 (b) of the Settlement Deed dated 03-01-2022 and SPPAs dated 30-03-2022 entered into between the Petitioner and the Respondent in regard to Base Rate as on 15-10-2018
Disposed of
34
10/RP/2022 in 157/MP/2015,121/MP/2017
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under Section 94(1)(f) read with Order 47 Rule 1 of the Code of Civil Procedure, 1908 and Regulation 103 (1) of the CERC (Conduct of Business) Regulations, 1999 for Review of Common Order dated 20.12.2021 of Central Electricity Regulatory Commission in Petition No. 157/MP/2015 along with IA No. 53 of 2021 and in Petition No. 121/MP/2017 along with IA No. 64 of 2021 filed by Coastal Gujarat Power Limited.
Disposed of
35
9/RP/2022 in 157/MP/2015,121/MP/2017
Rajasthan Urja Vikas Nigam Limited (RUVNL)
Petition under Section 94(1)(f) read with Order 47 Rule 1 of the Code of Civil Procedure, 1908 and Regulation 103 (1) of the CERC (Conduct of Business) Regulations, 1999 for Review of Common Order dated 20.12.2021 of Central Electricity Regulatory Commission in Petition No. 157/MP/2015 along with IA No. 53 of 2021 and in Petition No. 121/MP/2017 along with IA No. 64 of 2021 filed by Coastal Gujarat Power Limited.
Disposed of
36
107/TL/2022
Khavda Bhuj Transmission Limited (KBTL)
Application under Section-14, 15, 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 Khavda - Bhuj Transmission Limited
Disposed of
37
106/AT/2022
Gadag Transmisssion Limited (RGTL)
Application under Section 63 of the Electricity Act, 2003 for adoption of Transmission Charges with respect to the Transmission System "Transmission Scheme for Solar Energy Zone in Gadag (2500 MW), Karnataka -Part A" being established by Gadag Transmission Limited.
Disposed of
38
105/TL/2022
Gadag Transmisssion Limited (RGTL)
Application under Section 14 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 Transmission License to Gadag Transmission Limited
Disposed of
39
103/AT/2022
Karur Transmission Limited (KTL)
Application under Section-63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by Karur Transmission Limited
Disposed of
40
102/TL/2022
Karur Transmission Limited (KTL)
Application under Section-14, 15, 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 Karur Transmission Limited
Disposed of
41
101/AT/2022
Khavda Bhuj Transmission Limited (KBTL)
Application under Section-63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by Khavda � Bhuj Transmission Limited
Disposed of
42
100/MP/2022
WRSS XXI (A) Tranco Limited (WRSS21A)
Petition under Sections 17(3) & 17(4) of Electricity Act, 2003 seeking approval for creation of security interest over the Petitioner�s Assets in favour of Respondent No. 6 (as the Security Trustee acting for the benefit of the Lenders) in respect of the Petitioner�s Transmission Project.
Disposed of
43
99/MP/2022
LAKADIA BANASKANTHA TRANSCO LIMITED (LBTL)
Petition under Sections 17(3) & 17(4) of Electricity Act, 2003 seeking approval for creation of security interest over the Petitioner?s Assets in favour of Respondent No. 2 (as the Security Trustee acting for the benefit of the Lenders) in respect of the Petitioner?s Transmission Project.
Disposed of
44
4/SM/2022
Suo Motu
Directions by the Commission to the Power Exchanges registered under the Power Market Regulations, 2021
Disposed of
45
3/SM/2022
Suo Motu
Extension of Implementation Pilot on Security Constrained Economic Dispatch (SCED)
Disposed of
46
8/RP/2022 in 691/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition in regard to CERC order dated 30.11.2021 in petition No. 691/TT/2020
Disposed of
47
7/RP/2022 in 293/GT/2020
NTPC Limited
Review of the order dated 11.01.2022 passed by the Hon�ble Commission in Petition No. 293/GT/2020 revising the tariff of Simhadri STPS Stage-II (1000 MW) for the period from 01.04.2014 to 31.03.2019
Disposed of
48
90/MP/2022
Customized Energy Solutions India Pvt Ltd (CESIPL)
Change of Trading License Category from Category III to Category V
Disposed of
49
89/MP/2022
Madhya Bharat Power Corporation Limited (MBPCL)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003, before this Hon�ble Commission, seeking revision of operationalization of the LTA, granted to Petitioner vide Agreement for long term access without system strengthening, dated 17.06.2020, and supplementary Agreement for long term access, dated 01.07.2021, executed between the Petitioner and the Respondent, with effect from 04.07.2021, on account of events beyond the control of the Petitioner
Disposed of
50
6/RP/2022 in 157/MP/2015,121/MP/2017
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under section 94(1)(f) read with Order 47 Rule 1 of the Code of Civil Procedure, 1908 and Regulation 103 (1) of the CERC (Conduct of Business) Regulations, 1999 for Review of Common Order dated 20.12.2021 of Central Electricity Regulatory Commission in Petition No. 157/MP/2015 along with IA No. 53 of 2021 and in Petition No. 121/MP/2017 along with IA No. 64 of 2021 filed by Coastal Gujarat Power Limited.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
51
5/RP/2022 in 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.
Disposed of
52
86/MP/2022
M/s Avaada Energy Private Limited
Petition under Section 79(1)(c) read with Section 79(1)(f) of the Electricity Act, 2003 for seeking a direction against direction against Respondent No. 1 to extend the start date of MTOA, as sought for by Petitioner No.1 vide its letter dated 10.01.2022, and further restrain Respondent No. 1 from taking any coercive and precipitative measures, including but not limited to levying any penalty/ charges etc. for non-operationalisation of 114.25 MW out of the total 240 MW, on the Premise of the start date of MTOA being taken as 01.02.2022, till the final disposal of the present proceedings.
Disposed of
53
3/RP/2022 in 156/TT/2015
Parbati Koldam Transmission Company Limited (PKTCL)
Review of the Order dated 09.02.2021 passed by this Hon�ble Commission in Petition 156/TT/2015 titled as �PKTCL vs. RRVPPL & Ors.�
Disposed of
54
80/MP/2022
MAHINDRA SUSTEN PRIVATE LIMITED
Petition under Section 79(1)(c), Section 79(1)(f) and Section 79(1)(k) of the Electricity Act, 2003 read with Regulations 27 and 28 of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2020 and provisions of the Transmission Service Agreement dated 13.02.2019, Long Term Access Agreement dated 26.11.2019 and the Supplementary Long-Term Access Agreement dated 31.08.2021 executed between Central Transmission Utility (erstwhile, Power Grid Corporation of India Limited) and Mahindra Susten Private Limited, seeking directions to Central Transmission Utility of India Limited, to extend the start date of long-term access for Mahindra Susten Private Limited and align the same with Scheduled Commercial Operation Date of the project as extended by Solar Energy Corporation of India Limited,or with further extensions as may be granted as per the terms of the PPA.
Disposed of
55
78/MP/2022
MASAYA SOLAR ENERGY PRIVATE LIMITED (MSEPL)
Petition under Section 79 of the Electricity Act, 2003 read with the relevant provisions of Power Purchase Agreement dated 03.07.2020 executed between M/s Masaya Solar Energy Private Limited and Solar Energy Corporation of India Ltd. inter alia seeking extension of time for achieving Financial Closure, Land Acquisition and extension of the Scheduled Commissioning Date of the 300 MW solar power project in terms of Power Purchase Agreement dated 03.07.2020, on account of the Force Majeure event beyond the reasonable control of the Petitioner, i.e., inordinate delay/time taken by the Government of India in allowing the Petitioner�s Foreign Direct Investment application
Disposed of
56
72/MP/2022
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 read with Letter of Awards dated 10.01.2020 issued by TANGEDCO for supply of power from Sembcorp Energy India Limited, for recovery of Late Payment Surcharge on delayed payments including Tax Collection at Source (TCS).
Disposed of
57
71/RC/2022
Indian Energy Exchange Ltd. (IEX)
Application for approval of the Independent Director for appointment on the Board of Indian Energy Exchange Ltd.
Disposed of
58
69/TL/2022
POWERGRID Southern Interconnector Transmission System Limited (PSITSL)
Application under Section 14 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 for grant of separate Transmission License for implementation of scope of work as detailed in the Petition through ?Regulated Tariff Mechanism? (RTM)   mode to POWERGRID Southern Interconnector Transmission System Limited.
Disposed of
59
62/MP/2022
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Petition under Section 142 of the Electricity Act, 2003 read with Regulations 111, 113 and 119 of the Conduct of Business Regulations, 1999 for execution of Order dated 19.03.2019 passed by this Hon?ble Commission and directions and initiation of appropriate action against the Respondent No.1 to 4 for non-compliance of the directions issued under Order dated 19.03.2019 in Petition No. 54/MP/2018.
Disposed of
60
2/SM/2022
Suo Motu
An interim mechanism for meeting and accounting the manpower and other
expenses of Central Transmission Utility of India Limited (CTUIL) pursuant to
segregation of CTU function from Power Grid Function of India Limited vide Gazette
Notification dated 9.3.2021
Disposed of
61
51/AT/2022
Sikar-II Aligarh Transmission Limited (SATL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the POWERGRID Aligarh Sikar Transmission Limited (Formerly Sikar-II Aligarh Transmission Limited).
Disposed of
62
50/TL/2022
Sikar-II Aligarh Transmission Limited (SATL)
Application under Section 14 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 Transmission License to POWERGRID Aligarh Sikar Transmission Limited (Formerly Sikar-II Aligarh Transmission Limited).
Disposed of
63
49/AT/2022
Sikar New Transmission Limited (SNTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the POWERGRID Sikar Transmission Limited (formerly Sikar New Transmission Limited)
Disposed of
64
48/TL/2022
Sikar New Transmission Limited (SNTL)
Application under Section 14 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 Transmission License to POWERGRID Sikar Transmission Limited (formerly Sikar New Transmission Limited).
Disposed of
65
47/MP/2022
Meghalaya Power Distribution Corporation Limited (MePDCL)
Petition under Section 79 (1) (f) of the Electricity Act,
2003 read with Article 7 of the Power Purchase
Agreement (�PPA�) dated 13.07.2007
Disposed of
66
46/MP/2022
Indian Energy Exchange Ltd. (IEX)
Petition for approval of the revised Bye-Laws, Rules & Business Rules of Indian Energy Exchange in compliance with the provisions of Central Electricity Regulatory Commission (Power Market) Regulations, 2021.
Disposed of
67
43/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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 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.
Disposed of
68
40/MP/2022
NTPC Limited
PETITION UNDER 79 (1) (a) AND (f)OF THE ELECTRICITY ACT, 2003
Disposed of
69
39/MP/2022
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Section 79(1)(b), Section 79(1)(f) and Section 79(1)(k) of the Electricity Act, 2003 seeking issuance of appropriate order(s) / direction(s) / declaration from the Hon?ble Commission that purchase of power from 600 MW (4x150 MW) Kameng Hydro Electric Project of the petitioner which becomes eligible for Non-Solar REC under the Hydro Power Obligation from 2021-22 to 2029-30 as per the order dated 29th January 2021 of MoP, GOI.
Disposed of
70
36/MP/2022
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 and the Power Purchase Agreement dated 07.12.2018 executed between ACME Deoghar Solar Power Pvt. Ltd. and Solar Energy Corporation of India Ltd., the Power Purchase Agreement dated 07.12.2018 executed between ACME Dhaulpur Powertech Pvt. Ltd. and Solar Energy Corporation of India Ltd., 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 extension of Scheduled Commissioning Date of the Projects and seeking directions to PGCIL to extend start date of LTA/commencement of LTA for ACME Deoghar Solar Power Pvt. Ltd., ACME Dhaulpur Powertech Pvt. Ltd. and align the same with the SCOD of the Projects
Disposed of
71
35/MP/2022
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 and the Power Purchase Agreement dated 06.12.2018 executed between ACME Phalodi Solar Energy Pvt. and Solar Energy Corporation of India Ltd., the Power Purchase Agreement dated 06.12.2018 executed between ACME ACME Raisar Solar Energy Pvt. Ltd. and Solar Energy Corporation of India Ltd., 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 extension of Scheduled Commissioning Date of the Projects and seeking directions to PGCIL to extend start date of LTA/commencement of LTA for ACME Phalodi Solar Energy Pvt. Ltd. and ACME Raisar Solar Energy Pvt. Ltd. and align the same with the SCOD of the Projects.
Disposed of
72
34/MP/2022
NTPC Limited
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009
Seeking Hon�ble Commission�s permission to allow the drawl of start up power for U#1 (800 MW) of Telangana STPS Ph-I (2x800 MW) from the grid beyond the period of fifteen months (after 15.02.2022)
Disposed of
73
33/TL/2022
Nangalbibra-Bongaigaon Transmission Limited (NBTL)
Application under Sections 14, 15 and 79 (1) (e) of the Electricity Act, 2003 read with the 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 Nangalbibra - Bongaigaon Transmission Limited.
Disposed of
74
32/MP/2022
DB Power Limited (DBPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for recovery of amounts payable by the Respondent to the Petitioner against the Monthly Bills and the Late Payment Surcharge thereon under the Power Purchase Agreement dated 19.08.2013 entered into between the Petitioner and the Respondent
Disposed of
75
31/AT/2022
Kallam Transmission Limited (KTL)
Petition under Section 63 of Electricity Act, 2003 for adoption of transmission charges with respect to inter-state transmission system to be established and operated by Kallam Transmission Limited.
Disposed of
76
30/TL/2022
Kallam Transmission Limited (KTL)
Application under Section 14, 15 and 79(1)(e) of the Electricity Act, 2003 read with the provisions of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Transmission License and other related matters) Regulations, 2009 with respect to grant of inter state transmission license to Kallam Transmission Limited
Disposed of
77
24/AT/2022
Nangalbibra-Bongaigaon Transmission Limited (NBTL)
Application under Section 63 of the Electricity Act, 2003 for adoption of transmission charges with respect to the transmission system to be implemented by Nangalbibra - Bongaigaon Transmission Limited
Disposed of
78
1/RP/2022 in MP/156/2014
Adani Power (Mundra) Limited (APMuL)
Review Petition under Regulation 103 of Conduct of Business Regulations, 1999 seeking review of Order dated 24.10.2021 passed by this Hon?ble Commission in Petition No. 156/MP/2014 on remand from the Hon?ble Appellate Tribunal?s Judgment dated 07.06.2021.
Disposed of
79
23/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 �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''.
Disposed of
80
1/SM/2022
Suo Motu
Ease of  doing business-Regulatory Compliance portal of Department of promotion of industry and Internal Trade , Government of India -Removal of difficulty and relaxation of Provisions of Regulation
Disposed of
81
16/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 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�.
Disposed of
82
15/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 2x1500 MVA 765/400 kV ICTs along with associated bays at Srikakulam Pooling station 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.
Disposed of
83
3/TD/2022
REFEX INDUSTRIES LIMITED (RIL)
Application form for grant of Category I license for Inter-State Trading
Disposed of
84
286/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 8800 MW Solar Power Plants connected to the Inter-State Transmission System (ISTS) linked with setting up of Solar Manufacturing Plant, selected through Competitive Bidding process as per the Guidelines dated 03.08.2017 of the Central Government as amended from time to time and interpreted and modified by the Central Government vide subsequent communications
Disposed of
85
285/MP/2021
Power Exchange India Limited (PXIL)
Petition under Regulation 12 (5) Of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 seeking approval for changes in the Rules, Bye Laws, Business Rules, Energy Saving Certificates (ESCERT) Business Rules and Renewable Energy Certificate (REC) Business Rules of the Power Exchange to bring them in alignment with the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 and Petition under Regulations 54, 55 And 56 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 seeking additional time period in order to achieve the compliances set out under various regulations of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021.
Disposed of
86
284/TD/2021
AEI New Energy Trading Private Limited
Application for grant of inter state trading license
Disposed of
87
283/AT/2021
Koppal-Narendra Transmission Limited (KNTL)
Application under Section 63 of the Electricity Act, 2003 for adoption of Transmission Charges with respect to the Transmission System "Evacuation of power from RE sources in Koppal Wind Energy Zone (Karnataka) (2500MW)" being established by Koppal-Narendra Transmission Limited
Disposed of
88
28/RP/2021 in 347/MP/2020
THDC India Limited (THDCIL)
Review of the Order dated 23.10.2021 passed by Hon'ble CERC in petition no. 347/MP/2020 with regard to recovery of impact in wage revision of employee, impact of GST, Minimum wages and Security expenses (CISF) in Tehri HPP (1000MW) during the period 01.01.2016 to 31.03.2019
Disposed of
89
280/TL/2021
Koppal-Narendra Transmission Limited (KNTL)
Application under Section 14 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 Transmission License to Koppal-Narendra Transmission Limited
Disposed of
90
279/TD/2021
Kundan International Pvt. Ltd. (KIPL)
Application for Grant of Trading License
Disposed of
91
278/AT/2021
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under section 63 of the Electricity Act, 2003 for adoption of tariff for the 550 MW grid connected solar PV power projects selected through competitive bidding process as per 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 as amended from time to time.
Disposed of
92
277/AT/2021
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under section 63 of the Electricity Act, 2003 for adoption of tariff for the 450 MW grid connected solar PV power projects selected through competitive bidding process as per 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 as amended from time to time.
Disposed of
93
276/AT/2021
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
Petition under section 63 of the Electricity Act, 2003 for adoption of tariff for the 500 MW grid connected solar PV power projects selected through competitive bidding process as per 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 as amended from time to time.
Disposed of
94
272/MP/2021
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition under Section 79 of the Electricity Act 2003 read with Clause 9 and 10 of Billing, Collection & Disbursement Procedure dated 01.01.2021 seeking directions to quash and set aside the Bilateral Bills issued by Central Transmission Utility of India Limited on behalf of Power Grid Corporation of India Limited towards Bilateral Transmission Charges for the Connectivity Transmission Line (i.e., 400 kV Anuppur-Jabalpur Transmission Line) for the Billing Months January 2021 to December 2021.
Disposed of
95
26/RP/2021 in 560/MP/2020
Jindal Power Limited (JPL)
REVIEW PETITION UNDER SECTION 94 (1) (f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 103 OF THE CERC (CONDUCT OF BUSINESS) REGULATIONS, 1999.
Disposed of
96
269/MP/2021
Southern Power Distribution Company of Andhra Pradesh Ltd (APSPDCL)
PETITION UNDER SECTION 79(1) (b), (c) and (k) OF THE ELECTRICITY ACT, 2003 SEEKING APPROVAL OF THE TERMS OF THE TRIPARTITE POWER SALE AGREEMENT DATED 01.12.2021 BETWEEN SECI, APDISCOMS AND GoAP, FOR PURCHASE OF 7000MW SOLAR POWER WITH AN ANNUAL CEILING QUANTUM OF 17000 MU FOR 25 YEARS
Disposed of
97
267/MP/2021
PTC India Financial Services Limited (PFS)
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 13.01.2016, Article 17.3 of the Supplementary TSA dated 03.07.2017 and Regulation 12 of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Transmission Licence and other related matters) Regulations, 2009.
Disposed of
98
266/TD/2021
NATIONAL ENERGY TRADING AND SERVICES LIMITED (NETS)
Application for down gradation of the Trading Licence under Regulations 9(4) and 15(3)(a) of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020
Disposed of
99
262/TD/2021
Ideal Energy Solutions Private Limited (IdealEnergy)
Application for Grant of License for Inter State Trading_Ideal Energy Solutions Private Limited
Disposed of
100
260/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 1200 MW WIND POWER PROJECTS (TRANCHE-X) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED 08.12.2017 OF THE MINISTRY OF POWER, GOVERNMENT OF INDIA
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
101
258/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 400 MW RENEWABLE ENERGY PROJECTS CONNECTED TO INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED
03.08.2017 (SOLAR), 08.12.2017 (WIND), 11.10.2019(Draft)/14.10.2020 (notified) [WIND-SOLAR HYBRID] OF THE GOVERNMENT OF INDIA
Disposed of
102
257/TL/2021
POWERGRID KALA AMB TRANSMISSION LTD. (PKATL)
Application under Section 14 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 for implementation of 125 MVAR,420 kV Bus Reactor at Kala Amb on the RTM route to NRSS XXXI (A) Transmission Limited ( now known as POWERGRID Kala Amb Transmission Limited)
Disposed of
103
254/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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

In respect of Asset I: 02 Nos. of 220 kV equipped line bays at 400 kV Subhasgram S/S under Transmission System for ? Region Strengthening Scheme ? VIII? in  Region
Disposed of
104
251/TD/2021
Atria Energy Services Private Limited (AESPL)
Petition under Section 15 of the Electricity Act, 2003 read with Regulation 15 (3), Regulation 3 and 6 of Central Electricity Regulatory Commission (Procedure, Terms And Conditions for Grant of Trading License And other Related Matters) Regulations 2020 seeking Downgradation of Trading License of M/S Atria Energy Services Private Limited from Category IV to Category V Trading License
Disposed of
105
250/MP/2021
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 79 of the Electricity Act, 2003 for execution/implementation of the Order dated 22.03.2021 passed in Petition No. 405/MP/2019; and initiation of proceedings under Section 142 of the Electricity Act, 2003 against Dakshin Haryana Bijli Vitran Nigam Limited, Uttar Haryana Bijli Vitran Nigam Limited, Haryana Power Generation Corporation Limited, and PTC India Limited in relation thereto.
Disposed of
106
249/AT/2021
PTC India Limited
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE PROCUREMENT OF AGGREGATEDPOWER OF 2500 MW UNDER PILOT SCHEME -II FOR THREE YEARS (COVEREDUNDER MEDIUM TERM)AS NOTIFIED BY GOVERNMENT OF INDIA
Disposed of
107
25/RP/2021 in 135/MP/2021
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
Review Petition seeking review of Order dated 31.08.2021 passed in Petition No.  135/MP/2021 under Regulation 103 of Conduct of Business Regulation, 1999.
Disposed of
108
241/MP/2021
Nuclear Power Corporation of India Ltd. (NPCIL)
Seeking Commission?s permission to continue inter-change of infirm power including drawl of start-up power under Deviation Settlement Mechanism (DSM) beyond 09/01/2022 till declaration of Commercial Operation Date of KAPP-3 or 09/07/2022, whichever is earlier.
Disposed of
109
239/MP/2021
Goa-Tamnar Transmission Project Limited (GTTPL)
Petition under Sections 61, 63 and 79 of the Electricity Act, 2003 read with the statutory framework and Article 11 and Article 12 of the Transmission Service Agreement dated 28.06.2017 executed between Goa Tamnar Transmission Project Limited and its Long-Term Transmission Customers inter alia claiming compensation due to change in law events and force majeure events, extension of the scheduled commercial operation date of the transmission project on account of force majeure events adversely impacting its implementation and seeking appropriate directions.
Disposed of
110
234/MP/2021
Roquette India Pvt. Ltd.
Seeking condonation of delay in sending hard copy of energy injection report data for the months of April and May, 2020 and consequently delay in complying with the procedure for issuance of Renewable Energy Certificates and to further direct the Respondent to issue the Certificates due to the Petitioner.
Disposed of
111
233/MP/2021
ADANI WIND ENERGY KUTCHH FIVE LIMITED (AWEK5L)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003, seeking release of the Connectivity Bank Guarantee No. 007BG07192980002, amounting INR 5,00,00,000/- (Rupees Five Crores Only) issued on 25-10-2019 by the Petitioner to the Respondent No. 1
Disposed of
112
231/MP/2021
ADANI WIND ENERGY KUTCHH THREE LIMITED (AWEK3L)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003, seeking release of the Connectivity Bank Guarantee No. 007BG07192980001, amounting INR 5,00,00,000/- (Rupees Five Crores Only) issued on 18.12.2020 by the Petitioner to PGCIL/ CTUIL
Disposed of
113
230/TD/2021
INSTANT VENTURES PRIVATE LIMITED (IVPL)
Application under section 15(1) of the Electricity Act, 2003 read with regulations 6(1) CERC (Procedure, Terms and Conditions for grant of Category V License for Inter-State trading of Electricity in all the States and Union Territories of India for grant of Trading License and other related matters) Regulations, 2020 amended time to time
Disposed of
114
229/MP/2021
Power Exchange India Limited (PXIL)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 25 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of introduction of Month(s) Ahead Contracts at Power Exchange India Limited.
Disposed of
115
225/MP/2021
Adani Green Energy (MP) Limited (AGEMPL)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003, seeking release of the Connectivity Bank Guarantee No. 007GM07182250002, amounting INR 5,00,00,000/- (Rupees Five Crores Only) issued on 13.08.2018 by the Petitioner to the Respondent No. 1/ CTUIL
Disposed of
116
224/MP/2021
Adani Green Energy (MP) Limited (AGEMPL)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003, seeking release of the Connectivity Bank Guarantee No. 007GM07182250003, amounting INR 5,00,00,000/- (Rupees Five Crores Only) issued on 13.08.2018 by the Petitioner to the Respondent No. 1/ CTUIL
Disposed of
117
222/MP/2021
Indian Energy Exchange Ltd. (IEX)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 25 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of introduction of Cross Border Contracts at Indian Energy Exchange Ltd.
Disposed of
118
219/MP/2021
Indian Energy Exchange Ltd. (IEX)
Petition under Section 66 of the Electricity Act 2003 read with Regulation 25 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of introduction of additional Term Ahead Contracts and Green Term Ahead Contracts beyond T+11 days at Indian Energy Exchange Ltd.
Disposed of
119
218/MP/2021
Indian Energy Exchange Ltd. (IEX)
Application in compliance of Regulation 19 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of amendments in Business Rules of the Indian Energy Exchange (IEX).
Disposed of
120
24/RP/2021 in 373/MP/2020
M.P. Power Management Co. Ltd. (MPPMCL)
Review Petition  filed under Regulation 103(1) of the CERC (Conduct Of Business) (Amendment) Regulations, 2013 against the order dated 20.08.2021 passed by this Hon?ble Commission in Petition No. 373/MP/2020
Disposed of
121
217/MP/2021
M/s Cosmos Hydro Power Private Limited (CHANJU-II)
Petition under Section 79 (1) (b) & (f) Of the Electricity Act, 2003 read with Article 8 of the PPA dated 07.09.2016
Disposed of
122
213/MP/2021
ECOREN ENERGY INDIA PVT. LTD.
Petition under Section 79 (1) (c) & (f) of the Electricity Act, 2003, read with the Central Electricity Regulatory Commission (Grant of Connectivity, Medium-Term Open Access and Long-Term Access in Inter-State Transmission and Related Matters) Regulations, 2009 and Revised Detailed Procedure for Grant of Connectivity to Projects Based on Renewable Energy Sources to Inter-State Transmission Systems dated 20.02.2021 seeking directions in respect of the Connectivity Bank Guarantee submitted by  Petitioner for setting up a 175 MW power plant in Bellary District, Karnataka as part of the 1200 MW ISTS-connected wind projects of the Solar Energy Corporation of India
Disposed of
123
211/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 2000 MW SOLAR POWER PROJECTS (TRANCHE-IX) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED 03.08.2017 OF MINISTRY OF POWER, GOVERNMENT OF INDIA
Disposed of
124
210/AT/2021
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff discovered through Competitive Bidding Process for procurement of power from the 190 MW Grid-Connected Solar PV Power Project at Nokh Solar Park (Under Open Category) in Rajasthan as per the Standard Bidding Guidelines of Ministry of Power, GOI dated 03.08.2017 and its amendments thereof.
Disposed of
125
209/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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) 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 under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Disposed of
126
23/RP/2021 in 132/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
PETITION UNDER SECTION 94(1)(f) OF THE ELECTRCITY ACT, 2003 READ WITH REGULATION 17 AND 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 02/06/2021 PASSED IN PETITION NO. 132/TT/2020
Disposed of
127
208/TD/2021
SHELL ENERGY MARKETING AND TRADING INDIA PRIVATE LIMITED (SEMTIPL)
Application under Section 14 of the Electricity Act, 2003 read with Regulation 6 of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020 for grant of an inter-state trading license.
Disposed of
128
203/TT/2021
POWER GRID 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 Banaskantha (Radhanesda) Pooling Station � Banaskantha (PG) D/c line alongwith 2 nos. 400 kV line bays at Bansakanta (PG) under Transmission System for Ultra Mega Solar Power Park (700MW) at Banaskantha (Radhanesda), Gujarat.
Disposed of
129
201/MP/2021
Leo Fasteners (LFA)
Application filed for relaxation of time limit and for issuance of Renewable Energy Certificate and application for relaxation & condonation of delay
Disposed of
130
200/MP/2021
GRACE INFRASTRUCTURE PRIVATE LIMITED (GIPL)
application filed for relaxation of time limit and for issuance of Renewable Energy Certificate and application for relaxation & condonation of delay
Disposed of
131
199/MP/2021
Jindal Power Limited (JPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 and Article 8 of the Power Purchase Agreements dated 29.06.2012 and 23.08.2013 entered into between the Petitioner and the Respondent, for recovery of Late Payment Surcharge on the Monthly Bills of the Petitioner
Disposed of
132
11/SM/2021
Suo Motu
Extension of Pilot on Security Constrained Economic Dispatch (SCED)
Disposed of
133
198/TD/2021
ReNew Energy Markets Private Limited (REMPL)
Application for grant of trading licence Category IV
Disposed of
134
196/TT/2021
POWER GRID 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: 400kV D/C Mohindergarh-Bhiwani TL along with communication equipment at both ends and OPGW in place of one earth wire under ?Northern region System Strengthening Scheme(NRSSS)-XXXV?.
Disposed of
135
195/MP/2021
Power Exchange India Limited (PXIL)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 25 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of introduction of the Hydro Two Day Ahead Contracts, Hydro Green Term Ahead Contracts, Weekly Uniform Price Contracts and, Uniform Price Auction to Contracts in Term Ahead Market, Green Term Ahead Market as well as in Hydro Green Term Ahead Market at Power Exchange India Limited.
Disposed of
136
191/MP/2021
KOHIMA-MARIANI TRANSMISSION LIMITED (KMTL)
Kohima Mariani Transmission Limited & Anr. vs Deapartment of Power, Government of Arunachal Pradesh & Ors. 
PETITION FOR SEEKING APPROVAL UNDER SECTION 17 (3) AND (4) OF THE ELECTRICITY ACT, 2003 FOR CREATION/EXTENTION OF ECURITY INTEREST BY WAY OF CHARGE, HYPOTHECATION OR ASSIGNMENT OVER ALL THE MOY ABLE AND IMMOVABLE ASSETS OF KOHIMA MARIANI TRANSMISSION LIMITED AND FOR APPROVAL OF DOCUMENTS CREATING SECURITY AND OF OTHER DOCUMENTS IN RELATION TO THE FINANCING OF WORKING CAPITAL REQUIREMENTS OF THE TRANSMISSION PROJECT BUILD, OWNED, OPERATED AND MAINTAINED BY KOHIMA MARIANI TRANSMISSION LIMITED
Disposed of
137
190/MP/2021
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Seeking permission to allow interchange of power for testing including full load testing and trial run operation of Unit-III of Nabinagar TPS Stage-l (3X660 MW), beyond the period of six months from the date of its first synchronization.
Disposed of
138
189/TT/2021
POWER GRID 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: URTDSM Systems (PDCs & its associated parts) supplied and installed at NERLDC and SLDCs of Assam, Meghalaya and Tripura and PMUs along with 51 PMUs & its associated items (in 14 stations) and Asset-2: URTDSM System(Control Center Equipment, PMU�s and associated equipment�s) integrated and commissioned at WRLDC, Mumbai & SLDCs of Madhya Pradesh and Gujarat under �Phase-I- Unified Real Time Dynamic State Measurement (URTDSM)�
Disposed of
139
187/MP/2021
Maharashtra State Electricity Distribution Company Limited (MSEDCL)
PETITION UNDER SECTION 94 (1) (g) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 76 AND 77 OF THE CERC (TERMS AND CONDITIONS OF TARFF) REGULATIONS 2019; REGULATION 111, 112 AND 113 OF CERC (CONDUCT OF BUSINESS) REGULATIONS, 1999
Disposed of
140
184/MP/2021
UDUPI KASARGODE TRANSMISSION LIMITED (UKTL)
Petition under Sections 17(3) & 17(4) of Electricity Act, 2003 seeking approval for creation of security interest over the Petitioner�s Assets in favour of Respondent No. 14 (acting for the benefit of the Lender) in respect of the Petitioner�s Transmission Project.
Disposed of
141
182/MP/2021
NTPC Limited
Seeking permission to allow interchange of power for testing including full load testing and trial run operation of Unit -1 of (660 MW) of  Barh Super Thermal Power  Station Stage-I (3x660 MW) till 24.03.2022
Disposed of
142
179/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 1110 MW WIND-SOLAR HYBRID POWER PROJECTS (TRANCHE-III) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED 14.10.2020 OF MNRE, GOVERNMENT OF INDIA
Disposed of
143
178/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 970 MW WIND POWER PROJECTS (TRANCHE-IX) [WITH OPTION OF BLENDING SOLAR POWER] CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES DATED 25.06.2020 OF MNRE, GOVERNMENT OF INDIA
Disposed of
144
177/MP/2021
ALIPURDUAR TRANSMISSION LIMITED (ATL)
Petition by Alipurduar Transmission Limited under Sections 17 (3) and (4) of the Electricity Act 2003 readwith Clause 11.6 of the Security Trustee Agreement dated 28.12.2020 along with Article 15 of the Transmission Service Agreement dated 22.09.2015 for grant of approval in relation to change of the constitution of the consortium of existing lenders already approved by this Hon?ble Commission vide its order dated 10.04.2018 in Petition No. 86/MP/2018.
Disposed of
145
176/MP/2021
Sprng Agnitra Private Limited (SprngAgnitra)
PETITION UNDER SECTION 79(1)(B) READ WITH SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 ALONG WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 203 FOR (I) DECLARATION OF THE EVENT OF INTRODUCTION AND IMPOSITION OF SAFEGUARD DUTY BY WAY OF NOTIFICATION NO. 01/ 2018 ? CUSTOMS SG DATED 30.07.2018 AND NOTIFICATION NO. 2/ 2020- CUSTOMS SG DATED 29.07.2020 ISSUED BY THE DEPARTMENT OF REVENUE, MINISTRY OF FINANCE AS ?CHANGE IN LAW? AND (II) GRANT OF CONSEQUENTIAL RELIEF TO COMPENSATE FOR THE INCREASE IN CAPITAL COST DUE TO THE CHANGE IN LAW, IN TERMS OF ARTICLE  12 OF THE POWER PURCHASE AGREEMENT DATED 05.07.2018 EXECUTED BETWEEN SPRNG AGNNITRA PRIVATE LIMITED AND NTPC LIMITED.
Disposed of
146
174/AT/2021
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for Adoption of usage charges for 1,692 MW Solar Photovoltaic (PV) Power Station (Tranche ?I & II) connected to the Inter- State Transmission System and selected through competitive bidding process under Central Power Sector Undertaking (?CPSU?) Scheme Phase -II dated 05.03.2019 as per the Standard Bidding Guidelines of MoP dated 03.08.2017
Disposed of
147
170/MP/2021
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b) for approval of the amendment of tariff and PPA on account of allocation of coal linkage under the SHAKTI Scheme of the Government of India.
Disposed of
148
169/MP/2021
Indian Energy Exchange Ltd. (IEX)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 25 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of introduction of the Hydropower Contracts in Green Term-Ahead Market (GTAM) at Indian Energy Exchange Ltd. to facilitate Hydropower Purchase Obligation (HPO) compliance of obligated entities.
Disposed of
149
165/TD/2021
SJVN Limited
Application under sub-section (1) of Section 15 of the Electricity Act, 2003 for grant of Category I license for inter State trading in electricity in PAN India before the Hon'ble Central Electricity Regulatory Commission, New Delhi
Disposed of
150
162/MP/2021
Vapi-II North Lakhimpur Transmission Limited (VNLTL)
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 (including its assignees, transferees, novates) for the purpose of Petitioner No. 1?s Transmission Project.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
151
22/RP/2021 in 29/GT/2020
SJVN Limited
Review of the order dated 4.6.2021 passed by the Hon?ble Commission in the matter of truing up of generation tariff of Rampur Hydro Power Station (412 MW) for the period from actual COD of first Unit (i.e. 13.5.2014) to 31.3.2019.
Disposed of
152
21/RP/2021 in 104/TT/2020
Power Transmission Corporation of Uttarakhand Limited (PTCUL)
Review Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for review of Order dated 31.03.2021 passed by this Hon?ble Commission in Petition No. 104/TT/2020
Disposed of
153
160/MP/2021
M/s Hindustan Power Exchange Ltd HPX
Petition under Regulation 21 of Central Electricity
Regulatory Commission (Power Market) Regulation
2010, as amended or substituted, for grant of
registration to establish and operate a power exchange
and permit the petitioner to commence the operation of
the power exchange alongwith supporting affidavit
Disposed of
154
159/TT/2021
Haryana Vidyut Prasaran Nigam Limited (HVPNL)
Petition under Section 79 (1) (c) & (d) of the Electricity Act, 2003 read with the provisions of the CERC (Terms and Conditions of Tariff) Regulations, 2019 for seeking determination of tariff for the inter-state transmission lines of the Petitioner for FY 2019-20 to 2023-24
Disposed of
155
158/MP/2021
Lakadia Vadodara Transmission Projects Limited (LVTPL)
Petition under Sections 61, 63 and 79 of the Electricity Act, 2003 read with the statutory framework and Article 11, Article 12 and Article 16.3 of the Transmission Service Agreement dated 23.04.2019 executed between Lakadia-Vadodara Transmission Project Limited and its Long-Term Transmission Customers inter alia claiming compensation due to Change in Law events, extension to the scheduled commissioning date of the transmission project on account of the Force Majeure events adversely impacting its implementation and declaratory relief with respect to the Petitioner?s scope of work.
Disposed of
156
20/RP/2021 in 614/MP/2020
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under Section 94(1)(f) read with Order 47 Rule 1 of the Code of Civil Procedure, 1908 and Regulation 103 (1) of the CERC (Conduct of Business) Regulations, 1999 for Review of Order dated 28.06.2021 of the Central Electricity Regulatory Commission in I.A. No. 64/IA/2020 in Petition no. 614/MP/2020filed by Adani Power (Mundra) Limited.
Disposed of
157
156/MP/2021
Ayana Ananthapuramu Solar Private Limited
Petition under Section 79(1)(a) and (b) of the Electricity Act, 2003 read with Article 12.2 of the Power Purchase Agreement dated 17.07.2018 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
Disposed of
158
155/MP/2021
NHPC LTD
Petition under section 79(1)(k) of the Electricity Act, 2003 read with Regulation 8(7) of 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 injection of infirm power beyond 31.08.2021 in case of Parbati Hydroelectric Project � Stage II (800MW).
Disposed of
159
152/TD/2021
Essar Electric Power Development Corporation Limited (EEPDCL)
PETITION UNDER REGULATION 15 OF THE CERC (PROCEDURE, TERMS AND CONDITIONS FOR GRANT OF TRADING LICENCE AND OTHER RELATED MATTERS) REGULATIONS, 2020
Disposed of
160
150/MP/2021
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
Petition under Sections 79(1)(c) of the Electricity Act, 2003 for implementation of Ministry of Power?s Order No. 3/7/2017-Trans-Pt(6) dated 25.03.2021 read with Regulation 111 of CERC (Conduct of Business) Regulations, 2009 read with the application provisions of Transmission Service Agreement dated 26.01.2016.
Disposed of
161
148/MP/2021
Central Transmission Utility (CTU)
PETITION UNDER SECTION 38(2) READ WITH SECTION 79(1)(C) AND SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 AND REGULATIONS 3 AND 4 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF REGULATORY APPROVAL FOR EXECUTION OF INTER-STATE TRANSMISSION SCHEME TO CENTRAL TRANSMISSION UTILITY) REGULATIONS, 2010, REGULATION 111 AND 114 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 AND THE CENTRAL ELECTRICITY REGULATORY COMMISSION (SHARING OF TRANSMISSION CHARGES AND LOSSES FOR INTER- STATE TRANSMISSION SYSTEM) REGULATIONS, 2020 FOR GRANT OF REGULATORY APPROVAL FOR EXECUTION OF TRANSMISSION SYSTEM FOR EVACUATION OF POWER FROM PAKALDUL HYDRO ELERECTRIC POWER PROJECT IN CHENAB VALLEY IN THE STATE OF JAMMU & KASHMIR.
Disposed of
162
146/MP/2021
Indian Energy Exchange Ltd. (IEX)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 7 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of introduction of the Green Day Ahead Contract in Day Ahead Market segment at Indian Energy Exchange Ltd.
Disposed of
163
143/MP/2021
Power Exchange India Limited (PXIL)
Petition under Sections 66 and Section 178 (2) (y) of the Electricity Act, 2003 read with the Regulation 6 and 7 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for introduction and approval of Integrated Day Ahead Market at Power Exchange India Limited
Disposed of
164
9/SM/2021
Suo Motu
Non Compliance of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020 to Atria Energy Services Private Limited.
Disposed of
165
8/SM/2021
Suo Motu
Non Compliance of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020 to National Energy  Trading Service Limited.
Disposed of
166
142/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 Mundra UMPP � Bhuj (Triple Snowbird) Ckt -2 Transmission Line alongwith extension of 400kV Mundra UMPP Switchyard and 400kV Bhuj Pooling Station under Transmission System Strengthening Associated with Mundra UMPP (Part-B) in Western Region
Disposed of
167
141/AT/2021
Fategarh Bhadla Tranco Limited (FBTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Fatehgarh Bhadla Transco Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
168
140/AT/2021
Sikar-II Aligarh Transmission Limited (SATL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Sikar-II Aligarh Transmission Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
169
139/TL/2021
Sikar-II Aligarh Transmission Limited (SATL)
Application under Section 14 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 Transmission License to Sikar-II Aligarh Transmission Limited
Disposed of
170
138/AT/2021
Sikar New Transmission Limited (SNTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Sikar New Transmission Limited
Disposed of
171
137/TL/2021
Sikar New Transmission Limited (SNTL)
Application under Section 14 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 Transmission License to Sikar New Transmission Limited
Disposed of
172
136/TL/2021
Fategarh Bhadla Tranco Limited (FBTL)
Application under Section 14 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 Transmission License to Fatehgarh Bhadla Transco Limited
Disposed of
173
135/MP/2021
WARORA-KURNOOL TRANSMISSION LIMITED (WKTL)
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 06.01.2016 for creation of security interest in the transmission project assets and other relevant documents of Warora Kurnool Transmission Limited in favor of new Security Trustee
Disposed of
174
133/MP/2021
ReNew Power Private Limited (RPPL)
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 111 of the
Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and
the relevant provisions of the PPA, inter alia seeking extension/ deferment of Scheduled
Commissioning Date for 45.6 MW out of the total 250 MW wind power project on account
of Force Majeure events which delayed the Petitioner in performing its obligations under
the Power Purchase Agreement dated 02.01.2018 (�PPA�); declaration that the Petitioner�s
Termination Notice dated 20.06.2021 claiming discharge by way of termination of the PPA
with respect to the limited un-commissioned capacity of 19.9 MW out of the Project, in
accordance with Article 4.5.3 read with Article 13.5 of the PPA is valid and binding; and
consequential reliefs in relation thereto.
Disposed of
175
132/MP/2021
Urjankur Shree Tatyasaheb Kore Warana Power Company Limited (USTKWPCL)
Petition seeking condonation of delay in complying with the procedure for issuance of Renewable Energy Certificates for the month of February, 2020 and to further direct the Respondent to issue the certificates due to the Petitioner.
Disposed of
176
129/MP/2021
Madhya Bharat Power Corporation Limited (MBPCL)
Petition under Section 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003
Disposed of
177
128/MP/2021
Indian Energy Exchange Ltd. (IEX)
Petition Under Section 79 (1)(c) and (d) of The Electricity Act, 2003 read With Regulations 11, 27 and 28 and other Regulations of the Central Electricity Regulatory Commission [Sharing of Inter State Transmission Charges and Losses] Regulations 2020 for Clarification and Directions in regard to the Computation and Levy of Transmission Charges for Collective Transaction.
Disposed of
178
127/TD/2021
ReNew Solar Services Private Limited (RSSPL)
Surrender of Category IV Trading License
Disposed of
179
126/AT/2021
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for adoption of tariff for inter-State Transmission System connected 1200 MW, ISTS Connected Solar PV Power Projects under open category and selected through competitive bidding process as per the Standard Bidding Guidelines issued by Ministry of Power dated 3.8.2017.
Disposed of
180
124/MP/2021
Reliance Industries Limited (RIL)
Petition under Section 79 of the Electricity Act, 2003, read with Section 38 and Regulations 33A and 33B of the CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) (Sixth Amendment) Regulations, 2017, thereby imploring this Hon?ble Commission to exercise its regulatory powers, as well as its Power to Relax and to Remove Difficulties, for the purpose of facilitating the Petitioner to obtain connectivity for its oil refinery located at Moti Khavadi, Jamnagar, Gujarat to the CTU network, at the nearest ISTS pooling station, which is located at Jam Khambhaliya, in order to source/ procure 500 MW of renewable power for its refinery.
Disposed of
181
116/MP/2021
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Seeking Hon?ble Commission?s permission to allow interchange of power for declaring COD of Unit-II of Nabinagar STPP Stage-l (3X660 MW), beyond 31.05.2021
Disposed of
182
115/MP/2021
Nuclear Power Corporation of India Ltd. (NPCIL)
Praying for extension of DSM based commissioning power for 3rd unit of 2*700 MWe Kakrapar Atomic Power Project 3&4 (KAPP-3&4) post 1st synchronisation
Disposed of
183
114/TD/2021
SHUBHEKSHA ADVISORS PVT LTD (SAPL)
APPLICATION FOR GRANT OF AN INTER-STATE TRADING LICENCE
Disposed of
184
19/RP/2021 in 312/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition
Disposed of
185
18/RP/2021 in 33/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition
Disposed of
186
17/RP/2021 in 85/TT/2020
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 08.02.2021 of the Central Electricity Regulatory Commission in Petition no. 85/TT/2020 for true up of transmission tariff for 2014-19 tariff period and transmission tariff for 2019-24 block for Transmission assets under �System Strengthening-XXIV in Southern Region.
Disposed of
187
16/RP/2021 in 36/TT/2020
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 08.02.2021 of the Central Electricity Regulatory Commission in Petition no. 36/TT/2020 for true up of transmission tariff for 2014-19 tariff period and transmission tariff for 2019-24 block for �Sub-Station extension works associated with transmission system required for evacuation of power from Kudgi TPS (3X800 MW in Phase-I) of NTPC Limited� in Southern Region�.
Disposed of
188
15/RP/2021 in 84/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition
Disposed of
189
110/TD/2021
RENEURJA POWER LLP (RUPL)
Application under Section 14 of the Electricity Act, 2003 read with Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020
Disposed of
190
109/MP/2021
ReNew Wind Energy (TN2) Private Limited
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. 187/MP/2018 and 193/MP/ 2018
Disposed of
191
108/MP/2021
Nuclear Power Corporation of India Ltd. (NPCIL)
Extension of DSM Based Commissioning Power for RAPP-7
Disposed of
192
106/TD/2021
Shyam Indus Power Solutions P. Ltd. (SIPS)
Application under Regulations 9(4) and 15(3)(a) of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020 for the downgradation of licence from Category III to Category V in the Financial Year 2020-21.
Disposed of
193
7/SM/2021
Suo Motu
Methodology for computing the Escalation Factors and other Parameters for the purpose of Bid Evaluation and Payment for procurement of power from renewable energy projects Complemented with firm power from any other source through competitive bidding.
Disposed of
194
105/TD/2021
Atria Energy Services Private Limited (AESPL)
Downgrading of Trading License of M/s Atria Energy Services Private Limited from Category IV to Category V
Disposed of
195
6/SM/2021
Suo Motu
A mechanism to determine Compensation on account of installation of Emission Control System by the generating companies in compliance with the Revised Emission Standards issued by Ministry of Environment, Forest & Climate Change (MoEFCC), Government of India, vide Environment (Protection) Amendment Rules, 2015 on 7th December, 2015 in respect of the Thermal Power Generating stations whose tariff is determined through competitive bidding under Section 63 of the Electricity Act, 2003.
Disposed of
196
104/MP/2021
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 along with statutory framework and the Tripartite Transmission Agreement dated 25.09.2018 executed between Power Grid Corporation of India Limited, ACME Solar Holdings Pvt Ltd and Fatehgarh-Bhadla Transmission Ltd., the Transmission Service Agreement dated 28.01.2019 executed between ACME Solar Holdings Pvt Ltd. and Power Grid Corporation of India Ltd. and the Long-Term Access Agreement dated 16.05.2019 executed b Power Grid Corporation of India Ltd. and ACME Solar Holdings Pvt Ltd. seeking directions to PGCIL to extend start date of LTA/commencement of LTA for ACME Phalodi Solar Energy Pvt. Ltd., ACME Raisar Solar Energy Pvt. Ltd. and align the same with the SCOD of the Projects, as extended by SECI.
Disposed of
197
103/MP/2021
ACME Solar Holdings Ltd. (ASHL)
Petition under Section 79 of the Electricity Act, 2003 along with statutory framework and the Tripartite Transmission Agreement dated 28.10.2018 executed between Power Grid Corporation of India Limited, ACME Solar Holdings Pvt Ltd and Fatehgarh-Bhadla Transmission Ltd., the Transmission Service Agreement dated 28.01.2019 executed between ACME Solar Holdings Pvt 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 Pvt Ltd. seeking directions to PGCIL to extend start date of LTA/commencement of LTA for ACME Deoghar Solar Power Pvt. Ltd., ACME Dhaulpur Powertech Pvt. Ltd. and align the same with the SCOD of the Projects, as extended by SECI.
Disposed of
198
14/RP/2021 in 328/MP/2018
NHPC LTD
Review of the order dated 09.02.2021 passed by the Hon�ble Commission in the matter of 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 Sewa-II Power Station under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Disposed of
199
101/MP/2021
Western Transco Power Limited (WTPL)
Petition under Section 17, read with Section 79(1)(c) of the Electricity Act, 2003 for creation of security interest by Western Transco Power Limited (�Petitioner�/�Borrower�) in favour of Catalyst Trusteeship Limited, acting on behalf of ICICI Bank Limited, and seeking approval of substitution of lenders, namely, IDFC First Bank Limited and NIIF Infrastructure Finance Limited (erstwhile IDFC Infrastructure Finance Limited).
Disposed of
200
13/RP/2021 in 348/MP/2018
NHPC LTD
Review of the order dated 04.02.2021 passed by the Hon?ble Commission in the matter of recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2016-17 in respect of Chamera-II Power Station under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
201
99/TL/2021
Bikaner II Bhiwadi Transco Limited (BBTL)
Application under Section 14 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 Transmission License to Bikaner-II Bhiwadi Transco Limited
Disposed of
202
98/AT/2021
Bikaner II Bhiwadi Transco Limited (BBTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Bikaner-II Bhiwadi Transco Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
203
5/SM/2021
Suo Motu
Determination of Fee and Charges payable under Regulation 11 of the Central
Electricity Regulatory Commission (Terms and Conditions for Recognition and
Issuance of Renewable Energy Certificate for Renewable Energy Generation)
Regulations, 2010.
Disposed of
204
4/SM/2021
Suo Motu
Determination of Fees and Charges payable under Regulation 12 of the Central Electricity Regulatory Commission (Terms and Conditions for Dealing in Energy Savings Certificates) Regulations, 2016
Disposed of
205
12/RP/2021 in 167/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition
Disposed of
206
97/MP/2021
Aravalli Surya (Project 1) Private Limited (Aravallisurya)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 seeking appropriate directions to the Respondent, Central Transmission Utility of India Limited, to provide the Petitioner the precise location of the proposed Bhadla-III sub-station  at which the Petitioner has since been granted Stage-II Connectivity in place of earlier Stage-I Connectivity granted at the Bhadla-II sub-station, and to allow time to the Petitioner to open Bank Guarantee(s), and to sign a Transmission Agreement for Connectivity until such precise location of the Bhadla III S/s is intimated to the Petitioner.
Disposed of
207
95/MP/2021
SB ENERGY SIX PRIVATE LIMITED (SBE6)
Petition filed under Section 79(1) (f) and 79(1)(k) of the Electricity Act, 2003 along with Regulation 68 of CERC Conduct of Business Regulations 1999 read with terms of Power Purchase Agreement dated 08.04.2019 and Power Sale Agreement dated 25.03.2019 (along with supplementary agreements) inter alia seeking directions qua extension of timelines for fulfilment of Conditions Precedent   along with interim relief from any coercive / precipitative action by Respondents against the Petitioner.
Disposed of
208
93/MP/2021
RENEW SURYA AAYAN PRIVATE LIMITED (RSAPL)
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 extension of the time-period of three (3) months as stipulated under Clause 1.0(c) of the Agreements for Long Term Access for furnishing Construction Phase Bank Guarantee.
Disposed of
209
11/RP/2021 in 85/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review and modification of this Hon�ble Commission�s Order dated 25.1.2021 in Petition No. 85/TT/2019 filed by Power Grid Corporation of India Limited.
Disposed of
210
90/AT/2021
Ramgarh New Transmission Limited (RNTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Ramgarh New Transmission Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
211
3/SM/2021
Suo Motu
Extension of Pilot on Security Constrained Economic Dispatch (SCED)
Disposed of
212
89/TL/2021
Ramgarh New Transmission Limited (RNTL)
Application under Section 14 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 Transmission License to Ramgarh New Transmission Limited
Disposed of
213
88/MP/2021
Maruti Clean Coal and Power Limited (MCCPL)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 for claiming for compensation due to levy of charges of transportation of fly ash as per the terms of Power Purchase Agreement dated 01.11.2013
Disposed of
214
86/MP/2021
Maithon Power Limited (MPL)
Petition under Section 79 (1) (b) and (f) of the Electricity Act, 2003 read with applicable Regulations against the unilateral surrender of 150 MW power by Damodar Valley Corporation
Disposed of
215
83/RC/2021
Essar Electric Power Development Corporation Limited (EEPDCL)
Downgrading of Transmission License
Disposed of
216
10/RP/2021 in 209/MP/2019
SOUTHERN POWER DISTRIBUTION COMPANY OF TELANGANA LIMITED (TSSPDCL)
Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the CERC (Conduct of Business) Regulations, 1999 for Review of the Order dated 06.05.2020 passed by this Hon�ble Commission in Petition No. 209/MP/2019.
Disposed of
217
9/RP/2021 in 210/MP/2019
SOUTHERN POWER DISTRIBUTION COMPANY OF TELANGANA LIMITED (TSSPDCL)
Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the CERC (Conduct of Business) Regulations, 1999 for Review of the Order dated 18.05.2020 passed by this Hon�ble Commission in Petition No. 210/MP/2019.
Disposed of
218
8/RP/2021 in 191/MP/2019
North East Transmission Company Ltd. (NETC)
Review 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 of Order dated 27.01.2021 passed in Petition No. 191/MP/2019 filed by the Petitioner seeking relaxation of Operation and Maintenance norms specified under Regulation 29 (4) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014
Disposed of
219
81/MP/2021
SBG CLEANTECH PROJECTCO FIVE PRIVATE LIMITED (SBGCPFPL)
PETITION UNDER SECTION 79(1)(F) READ WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 68 AND 111-113 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1994 SEEKING PAYMENT OF CHANGE IN LAW COMPENSATION FROM SOLAR ENERGY CORPORATION OF INDIA LIMITED AS A CONSEQUENCE OF IMPOSITION OF SAFEGUARD DUTY BY THE CENTRAL GOVERNMENT AND SAME BEING TREATED AS AN EVENT OF CHANGE IN LAW UNDER THE TERMS OF THE POWER PURCHASE AGREEMENT DATED 04.01.2019 READ WITH MINISTRY OF NEW AND RENEWABLE ENERGY DIRECTIONS DATED 12.03.2020 AND 23.03.2020.
Disposed of
220
80/MP/2021
NTPC Limited
Extension of time for interchange of power of Unit -1 (660 MW) of  Barh Super Thermal Power  Station Stage-I (3x660 MW) beyond six months from initial synchronization
Disposed of
221
79/MP/2021
INOX WIND INFRASTRUCTURE SERVICES LIMITED (IWISL)
PETITION UNDER SECTION 79(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 8A OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF CONNECTIVITY, LONG-TERM ACCESS AND MEDIUM-TERM OPEN ACCESS IN INTER-STATE TRANSMISSION AND RELATED MATTERS) (SEVENTH AMENDMENT) REGULATIONS, 2019 AND REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS TO RESPONDENT TO ALLOW TRANSFER OF LTA AND CONNECTIVITY FROM THE PETITIONER TO ITS FOUR 100% SUBSIDIARY SPVs IN ACCORDANCE WITH REGULATION 8A OF THE AFORESAID REGULATIONS OF 2019.
Disposed of
222
7/RP/2021 in 77/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
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 16.08.2020 in Petition No. 77/TT/2020 passed by this Hon?ble Commission for truing-up of transmission tariff of 2014-19 period under Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 and determination of transmission tariff of 2019-24 period under Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for transmission assets under Common System associated with ISGS projects in Krishnapatnam area of Andhra Pradesh in the Southern Region.
Disposed of
223
77/MP/2021
ReNew Solar Energy (Jharkhand Five) Pvt. Ltd (RSEJFPL)
A petition under section 79 of the Electricity Act 2003 before the Central Electricity Regulatory Commission for (i) approval of ?Change in Law? and (ii) seeking an appropriate mechanism for grant of an appropriate adjustment/ compensation to offset financial/ commercial impact of change in law events on account of imposition of safeguard duty on solar cells/modules in terms of Article 12 of the Power Purchase Agreements dated 04.06.2019 between M/s ReNew Solar Energy (Jharkhand Five) Pvt. Ltd. and Solar Energy Corporation of India Limited
Disposed of
224
76/TD/2021
Altilium Energie Pvt Ltd.
Application form for grant of Licence for Inter-State Trading Category V
Disposed of
225
6/RP/2021 in 136/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 20.08.2020 of the Central Electricity Regulatory Commission in Petition no. 136/TT/2017 for determination of transmission tariff for 2014-19 tariff period of four assets under transmission system associated with Parbati-III-HEP in Northern Region.
Disposed of
226
74/TT/2021
POWER GRID 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 Establishment of 2x500 MVA, 400/220 kV pooling station at Banaskantha (Radhanesda) [GIS] along with 1X125 MVAR bus reactor, 2 nos. of 400kV line bays at Banaskantha (Radhanesda) [GIS] for interconnection of Banaskantha (Radhanesda) Pooling Station ?Bansakantha (PG) 400 kV D/c (twin AL59) line and 4 nos 220 kV line bays at 400/220 kV at Banaskantha (Radhanesda) pooling station under Supplementary Transmission System for Ultra Mega Solar Power Park (700MW) at Banaskantha (Radhanesda), Gujarat.
Disposed of
227
73/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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-C
Disposed of
228
72/GT/2021
Bhakra Beas Management Board (BBMB)
Determination of tariff of Generating Stations operated and managed by Bhakra Beas Management Board (BBMB) for the control period 1.04.2019 to 31.03.2024
Disposed of
229
70/TD/2021
Ms. Saini Power Transactor Represented by Saroj Bala Saini
Application for  Category V Trading License under Section 14 R/w  CERC (Procedure, Terms and Conditions for grant of trading license and other related matters) Regulations, 2020.
Disposed of
230
69/MP/2021
ALIPURDUAR TRANSMISSION LIMITED (ATL)
Approval under Section 17(3) & 17(4) of Electricity Act 2003, for Assignment of Licence by way for creation of security interest in favour of Security Trustee/ Lenders (defined below) and other security creating documents/financing agreements by way of mortgage/ hypothecation/assignment of rights, title, interest, claims, demands, benefits, mortgage properties, project assets, clearances, project documents, agreements, approvals and rights of Alipurduar Transmission Limited.
Disposed of
231
5/RP/2021 in 266/TT/2018
MAHARASHTRA STATE ELECTRICITY TRANSMISSION COMPANY LIMITED (MSETCL)
Review under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 of order dated 27.01.2020 of the Central Electricity Regulatory Commission in Petition No.266/TT/2018
Disposed of
232
68/TT/2021
POWER GRID CORPORATION 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 �Replacement of existing 4 x 105 MVA, 400/220 KV, 1-Ph ICTs with 1x500 MVA, 400/220Kv, 3Ph ICT at Misa Sub-station� under �North eastern Region Strengthening Scheme-IV (NERSS-IV)� in  North-Eastern Region.
Disposed of
233
4/RP/2021 in 68/MP/2017
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 21.1.2020 PASSED BY THIS HON�BLE COMMISSION IN PETITION 68/MP/2017.
Disposed of
234
3/RP/2021 in 172/TT/2018
Mytrah Energy (India) Private Limited (MEIPL)
PETITION FILED UNDER SECTION 94 of ELECTRICITY ACT, 2003 read with REGULATIONS 103 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING REVIEW OF THE ORDER DATED 06.08.2019 PASSED BY THE HON�BLE COMMISSION IN PETITION NO. 172/TT/2018 IN VIEW OF MATERIAL IRREGULARTIES WHILE PASSING THE ORDER DATED 06.08.2019.
Disposed of
235
65/MP/2021
BSES Rajdhani Power Limited (BRPL)
Petition under Sections 60, 61, 79(1)(f), 86(1)(e) and 29(5) of the Electricity Act, 2003 read with Regulation 17 of CERC (Terms and Conditions of Tariff), Regulations, 2019 seeking adjudication of dispute with NTPC Ltd. and Northern Regional Load Despatch Centre.
Disposed of
236
64/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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:   Two nos. Bays at Nalagarh Extension, Asset-II: Two nos. Bays at Kota Extension, Asset-III: 400 kV D/C Bahadurgarh- Sonepat Line along with its associated bays at Bahadurgarh & Sonepat, Asset-IV: 315 MVA ICT-II at Sonepat, Asset -V: 315 MVA ICT-I at Sonepat, Asset -VI: Two nos. Bays at Bhiwadi Extension and Asset -VII: 125 MVAR 400 kV Bus-Reactor at Sonepat along with its associated bay under �Northern Region System Strengthening Scheme � XII� in Northern Region.
Disposed of
237
62/MP/2021
ALTRA XERGI POWER PRIVATE LIMITED (AXPPL)
Petition under Section 79(1)(f) and 79(1)(c) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in seeking submission of construction phase bank guarantee under the Agreement for Long Term Access with system strengthening dated 08.10.2020 in contravention of the provisions of the Detailed Procedures of Central Transmission Utility under Regulation 27 (1) 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 dated 31.12.2009.
Disposed of
238
60/MP/2021
BSES YAMUNA POWER Ltd. (BYPL)
Petition under Sections 60, 61, 79(1)(f), 86(1)(e) and 29(5) of the Electricity Act, 2003 read with Regulation 17 of CERC (Terms and Conditions of Tariff), Regulations, 2019 seeking adjudication of dispute with NTPC Ltd. and Northern Regional Load Despatch Centre.
Disposed of
239
59/MP/2021
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, Month(s) Ahead Contracts at Power Exchange India Limited.
Disposed of
240
58/MP/2021
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 Hydro Two Day Ahead Contracts, Hydro Green Term Ahead Contracts, Weekly Uniform Price Contracts and, Uniform Price Auction to Contracts in Term Ahead Market, Green Term Ahead Market as well as in Hydro Green Term Ahead Market at Power Exchange India Limited
Disposed of
241
52/AT/2021
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 150 MW GRID CONNECTED FLOATING SOLAR POWER PROJECTS SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE STANDARD BIDDING GUIDELINES DATED 03.08.2017
Disposed of
242
50/MP/2021
JAM KHAMBALIYA TRANSCO LIMITED (JKTL1)
The application filed for Approval under Section 17(3) & 17(4) of Electricity Act 2003, for Assignment of Licence by way for creation of security interest in favour of Security Trustee/Lenders (defined below) and other security creating documents/financing agreements by way of mortgage/hypothecation/assignment of rights, title, interest, claims, demands, benefits, mortgage properties, project assets, clearances, project documents, agreements, approvals and rights of Jam Khambaliya Transco Limited.
Disposed of
243
49/MP/2021
nrssxxix transmission company limited (NRSSXXIX)
Petition under Section 61, 63 and 79(1)(f) of the Electricity Act, 2003 read with the statutory framework and the Transmission Service Agreement dated 02.01.2014 executed between NRSS-XXIX Transmission Limited and its Long-Term Transmission Customers for inter alia seeking relief for certain change in law events that have impacted the Project and reimbursement of additional expenditure incurred towards necessary use of helicrane for implementation of the Project.
Disposed of
244
48/MP/2021
ACB (India) Limited
Petition under Section 79 (1) (b) and (k) of the Electricity Act, 2003 read with Regulation 49 (C) (a) and (b) of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of Station Heat Rate, on actual basis, of the Units of the Petitioner�s 2 x 135 MW Thermal Power Plant at village: Kasaipali, Dist. Korba, Chhattisgarh
Disposed of
245
44/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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 assets under �765KV System for Central Part of Northern Grid- Part-II� in Northern Region
Disposed of
246
42/TD/2021
NATIONAL ENERGY TRADING AND SERVICES LIMITED (NETS)
Application for downgradation of Licence
Disposed of
247
41/MP/2021
NTPC Limited
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009. Seeking Hon?ble Commission?s permission to allow interchange of infirm power forbalance activities anddeclaration of commercial operation of Unit-II of Gadarwara STPS (2X800 MW), beyond the period of six months from the date of its first synchronization, i.e., beyond 25.02.2021.
Disposed of
248
40/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for   ASSets under Rapp 7 & 8 Part B
Disposed of
249
39/TT/2021
POWER GRID 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 Asset 1: Splitting of Dharamjaygarh Pool 765kV Bus with necessary switching arrangement, installation of 765kV 1x330 MVAr Bus Reactor alongwith associated bay at 765 kV Bus Section B of Dharamjaygarh Pool and installation of 420kV 1x125 MVAr Bus Reactor alongwith associated bay at 400kV Bus of Dharamjaygarh Pool, Asset 2: Splitting of Raigarh (Kotra) Pool 765kV and 400kV Bus with necessary switching arrangement, installation of 765kV 1x240MVAr Bus Reactor alongwith associated bay at 765 kV Bus Section A of Raigarh (Kotra) Pool and installation of 765kV Bus Reactor Bay at 765 kV Bus Section A of Raigarh (Kotra) Pool and installation of 420kV, 1x125MVAr Bus Reactor alongwith associated bay at 400kV Bus Section A of Raigarh (Kotra) Pool & Asset 3: Installation of 765kV 1X240 MVAr Bus Reactor alongwith associated bay at 765kV Bus Section A of Champa Pool under WRSS -XVIII.
Disposed of
250
2/SM/2021
Suo Motu
Determination of levellised generic tariff for FY 2021-22 under Regulation 8 of the Central Electricity Regulatory Commission (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2020
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
251
1/SM/2021
Suo Motu
Calculation of Average Power Purchase Cost applicable for FY 2021-22
Disposed of
252
38/MP/2021
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Seeking Hon�ble Commission�s permission to allow interchange of power for testing including full load testing and trial run operation of Unit-II of Nabinagar STPP Stage-l (3X660 MW), beyond 11.02.2021
Disposed of
253
35/TT/2021
Teestavalley Power Transmission Limited (TPTL)
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
Disposed of
254
34/TT/2021
POWER GRID 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: Combined Asset of a)  765KV  D/C Ajmer(New)- Bikaner (New)  line along with 240 MVAR, 765KV switchable line reactor and associated bays at Ajmer end  and 330 MVAR, 765KV switchable line reactor and associated bays at Bikaner end; b)  2 Nos. of 765/400KV 3*500 MVA ICT along with  associated bays at Bikaner S/S; c) 1 no. 765KV,  3*110 MVAR Bus Reactor along with associated bays at Bikaner (New)S/S; d) 1 no. of 400KV,  125MVAR Bus Reactor along with associated bay at Bikaner(New) S/S ; e) LILO of  01ckt. Of 400KVBadhla (RVPNL) - Bikaner (RVPNL) D/C line at Bikaner (New) along with associated Bays ; Asset-II: 765 kv D/C Bikaner( new)-Moga line along with 2 nos. 330 MVAR, 765 KV  Switchable line reactor and associated bays at Bikaner end and 2 nos. 330 MVAR, 765kv switchable line reactor and associated bays at Moga end under �Green Energy Corridor ISTS-Part-D� in Northern Region.
Disposed of
255
32/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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 A Combined asset of Extension of both ckt. of 400 kV D/C (Quad) Biharsharif-Sasaram line to Varanasi bypassing Sasaram & associated bays including 50 MVAR line Reactor in each circuit at Varanasi GIS Sub station and 765kV Gaya Bay of LILO (Loop in portion) of 765kV S/C Gaya Fatehpur T/L including 240MVAR non switchable line reactor at Varanasi GIS Sub station, Asset B One ckt of 400 kV D/C Sasaram-Allahabad line to be shifted from NR to ER bus at Sasaram Sub-station and Asset C 765kV Fatehpur Bay of LILO (Loop in portion) of 765kV S/C Gaya-Fatehpur Line at Varanasi GIS Sub-station under Northern Region System Strengthening Scheme- XXVIII in Northern Region
Disposed of
256
31/MP/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
PETITION UNDER SECTION 79(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATION COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS FOR RECOVERY OF TRANSMISSION CHARGES FOR IMPLEMENTATION OF CERTAIN WORKS UNDER POWERGRID WORKS ASSOCIATED WITH ADDITIONAL SYSTEM STRENGTHENING SCHEME FOR CHHATTISGARH IPPS (PART-B) FOR THE PERIOD BETWEEN 30.11.2018 TO 30.3.2019
Disposed of
257
2/RP/2021 in 129/MP/2017
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 5.2.2020 IN PETITION NO.129/MP/2017 PASSED BY THIS HON�BLE COMMISSION.
Disposed of
258
30/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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. 765kV line bays at 765/400kV Raipur Pooling Station (POWERGRID) for Raipur PS (POWERGRID)- Rajnandgaon (TBCB) 765kV D/c line under �POWERGRID works associated with additional System Strengthening Scheme for Chhattisgarh IPPs (Part-B)� in Western Region.
Disposed of
259
28/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 XVI.
Disposed of
260
27/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 Raipur Pooling Station � Wardha 765 kV D/C second line with bay extension and equipment at 765kV Raipur Pooling station & Wardha substation under System Strengthening in Raipur - Wardha Corridor for IPP Projects in Chhattisgarh (IPP-F) in Western Region
Disposed of
261
26/TT/2021
POWER GRID 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: Replacement of existing 1 no. 220/132kV, 50MVA, ICT(existing) by 160MVA, 220/132kV ICT-I at Balipara(PG) Substation along with replacement of 132kV equipments and Asset-2: 2nd 400/220kV, 315MVA ICT, new 220kVBus arrangement (GIS) with 4 nos. of 220kV Bays at Bongaigaon Substationof POWERGRID along with stringing of 2nd Circuit of 220kV D/C Bongaigaon-Salakati TL and 1 no. of 220kV line bay at Salakati Substation(for 220kV D/C Bongaigaon-Salakati TL) under �North Eastern Region Strengthening Scheme-III� in North-Eastern Region.
Disposed of
262
25/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 Up-gradation of transfer capacity of Talcher-Kolar HVDC Bi-pole in Southern Region.
Disposed of
263
24/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 : 1 no. 765 kV line bay at 765/400kV Bilaspur Pooling Station (for Sipat STPS (NTPC) - Bilaspur PS (PG) 765kV 3rd S/c)  & Asset-B: 2 Nos. 765 kV line bays at 765/400kV Bilaspur Pooling Station(POWERGRID) (for Bilaspur PS (PG)-Rajnandgaon(TBCB) 765kV D/c line) alongwith 2 Nos. 240MVAR, 765kV switchable line Reactors at 765/400kV Bilaspur Pooling Station end under under �POWERGRID Works associated with Additional System Strengthening for Sipat STPS� in Western Region.
Disposed of
264
23/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation-86 of CERC (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�XX� in Southern Region.
Disposed of
265
1/RP/2021 in 96/TT/2019
Teestavalley Power Transmission Limited (TPTL)
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 09.08.2020 in Petition No. 96/TT/2019.
Disposed of
266
17/MP/2021
Bikaner - Khetri Transmission Limited (BKTL)
Approval under Section 17(3) & 17(4) of Electricity Act 2003, for Assignment of Licence by way for creation of security interest in favour of Security Trustee/ Lenders and other security creating documents/financing agreements by way of mortgage/ hypothecation/assignment of rights, title, interest, claims, demands, benefits, mortgage properties, project assets, clearances, project documents, agreements, approvals and rights of Bikaner - Khetri Transmission Limited.
Disposed of
267
15/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Truing up 2014-19 Tariff for 2019-24 for Asset 1: 2 No. 400kV Line Bays at Samba S/s & 2 No. 400kV Line Bays at Jallandhar S/s and Asset 2 : 2 No. 400kV Line bays at Samba S/s & 2 No. 50 MVAR Line Reactor at Samba S/s  under Northern Region System Strengthening Scheme-XXIX
Disposed of
268
13/MP/2021
POWERGRID Southern Interconnector Transmission System Limited (PSITSL)
Petition under Sections 63 and 79  of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for relief under Force Majeure, (Article 11) and Change in Law, (Article 12) of Transmission Service Agreement dated 31.08.2015, related to Strengthening of Transmission System beyond Vemagiri.
Disposed of
269
12/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval for filing of petition 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 

(i) Trued up Fees and Charges for 2014-19 block
(ii) Fees and Charges for the period 2019-24 block 

In respect of Assets (04 nos) under �Fibre Optic communication system in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links�  scheme in Eastern 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  
 
(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 (12 nos) under �Fibre Optic communication system in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links� scheme in Eastern Region.
Disposed of
270
11/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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: 2 No. Line bays at Amritsar 400/220 kV Sub-station, Asset-II (a): 2 No. Line bays at Malerkotla GIS 400/220 kV Sub-station, Asset-II (b): 2 No. Line bays at Malerkotla GIS 400/220 kV Sub-station, Asset -III: 2 nos. 400 kV Malerkotla Bays at 400/220 kV GIS Substation at Kurukshetra  under Northern Region System Strengthening Scheme-XXXI(Part-B)
Disposed of
271
10/MP/2021
Adani Green Energy (MP) Limited (AGEMPL)
Extension of Scheduled Date of Commissioning of the project without the levy of the penalty
Disposed of
272
9/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
APPROVAL   OF   TRANSMISSION TARIFF 
For

 Asset-1: Combined Asset of a)      400KV D/C  Bhadla (POWERGRID)- Bhadla (RVPNL) Ckt -1 & 2  along with associated bays; b)      1 no. of 400KV, 125 MVAR Bus Reactor along with associated bays at Bhadla (POWERGRID) Substation; c)      400KV, 500 MVA ICT-2 along with associated bays at Bhadla (POWERGRID) Substation; d)      220KV, Adani Bhadla (Pooling station) line-1 bay at Bhadla (POWERGRID) Substation, Asset-2: 220 KV Sourya Urja line-2 Bay at Bhadla (POWERGRID) Substation, Asset-3: 500 MVA ICT-3 along with associated bays at Bhadla (POWERGRID) Substation, Asset-4: 500 MVA ICT-1 along with associated bays at Bhadla (POWERGRID) Substation, Asset-5: 2 nos. 220 kV line bays (205 & 206) at badhla (POWERGRID) Substation , Asset-6: 02 no. 400 kV line bays at Bhadla (POWERGRID) Substation, Asset-7: Combined Asset of a) 765KV D/C Bhadla (POWERGRID)- Bikaner (POWERGRID) along with 2 nos. 240 MVAR  Switchable Line Reactors along with associated bays at Bhadla (POWERGRID) S/s and 2 nos. 240MVAR  Switchable Line Reactors along with associated bays at Bikaner (POWERGRID) S/s ; b)  765/400KV, 1500MVA ICT-1, 2 and 3 along with associated bays at Bhadla (POWERGRID) Substation; c) 1 no. of 240MVAR Bus Reactor along with associated bays at Bhadla (POWERGRID) Substation under "Transmission System for Solar Power Park at Bhadla" in Northern Region.
Disposed of
273
8/TT/2021
POWER GRID 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 240 MVAr Switchable line reactor along with 850 ohm NGR and 765kV switchable line reactor bay (GIS) at 765/400kV Pune (GIS) substation under Western Region System Strengthening Scheme XVII.
Disposed of
274
6/TT/2021
POWER GRID 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  XXIII in Northern Region consisting of assets

Asset 1 and 2 Combined Assets of 500 MVA 400/220 kV ICT III & 500 MVA 400/220 kV ICT IV along with associated bay at Maharanibagh Sub-Station  

Asset 3 500MVA 400/220 kV ICT II along with associated bays at Lucknow 

Asset 4 400/220 kV ICT along with associated bays at Bahadurgarh Sub Station
Disposed of
275
5/TD/2021
KNOWLEDGE INFRASTRUCTURE SYSTEMS PVT. LTD. (KISPL)
DOWNGRADING OF TRADING LICENSE FROM CATEGORY I TO CATEGORY IV AS PER 2020 TRADING REGULATIONS
Disposed of
276
3/GT/2021
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 Stage IV (500 MW) for the period  from 01.04.2019 to 31.03.2024
Disposed of
277
2/GT/2021
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, Stage-II  (980 MW) for the period  from 01.04.2019 to 31.03.2024.
Disposed of
278
1/RC/2021
Essar Electric Power Development Corporation Limited (EEPDCL)
Petition for Upgradation of license
Disposed of
279
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
Disposed of
280
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.
Disposed of
281
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
Disposed of
282
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.
Disposed of
283
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�.
Disposed of
284
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.
Disposed of
285
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
Disposed of
286
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.
Disposed of
287
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
Disposed of
288
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)
Disposed of
289
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
Disposed of
290
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�.
Disposed of
291
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
Disposed of
292
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"
Disposed of
293
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
Disposed of
294
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.
Disposed of
295
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.
Disposed of
296
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.
Disposed of
297
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.
Disposed of
298
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
Disposed of
299
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
Disposed of
300
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.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
301
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
Disposed of
302
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).
Disposed of
303
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?
Disposed of
304
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.
Disposed of
305
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�.
Disposed of
306
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.
Disposed of
307
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.
Disposed of
308
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.
Disposed of
309
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).
Disposed of
310
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.
Disposed of
311
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
Disposed of
312
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.
Disposed of
313
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.
Disposed of
314
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)�
Disposed of
315
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
Disposed of
316
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.
Disposed of
317
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.
Disposed of
318
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.
Disposed of
319
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)
Disposed of
320
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.
Disposed of
321
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
Disposed of
322
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.
Disposed of
323
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.
Disposed of
324
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.
Disposed of
325
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.
Disposed of
326
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.
Disposed of
327
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.�
Disposed of
328
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.
Disposed of
329
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.
Disposed of
330
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.
Disposed of
331
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.
Disposed of
332
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.
Disposed of
333
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.
Disposed of
334
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).
Disposed of
335
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�.
Disposed of
336
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�
Disposed of
337
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�
Disposed of
338
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)
Disposed of
339
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
Disposed of
340
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.
Disposed of
341
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.
Disposed of
342
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.
Disposed of
343
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.
Disposed of
344
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.
Disposed of
345
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.
Disposed of
346
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)
Disposed of
347
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.
Disposed of
348
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
Disposed of
349
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.
Disposed of
350
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.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
351
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.
Disposed of
352
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.
Disposed of
353
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.
Disposed of
354
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.
Disposed of
355
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.
Disposed of
356
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)
Disposed of
357
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
Disposed of
358
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.
Disposed of
359
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
Disposed of
360
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.
Disposed of
361
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.
Disposed of
362
615/MP/2020
MEJA URJA NIGAM (P) LIMITED (MUNPL)
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations 2009 as amended. Seeking Hon'ble Commission's permission to allow interchange of power for testing including full load testing and trial run operation of Unit-II of Meja TPS Stage-l (2X660 MW), beyond the period of six months from the date of its first synchronization, i.e., beyond 17.09.2020.
Disposed of
363
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�).
Disposed of
364
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.
Disposed of
365
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.
Disposed of
366
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.
Disposed of
367
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
Disposed of
368
608/MP/2020
NTPC Limited
Petition Under Section 79 (1) (A) AND (F) of the Electricity Act, 2003 with Affidavit.
Disposed of
369
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
Disposed of
370
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
Disposed of
371
15/SM/2020
Suo Motu
Extension of time for submission of Audited Special Balance Sheet required under the CERC Trading licence Regulation, 2020
Disposed of
372
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.
Disposed of
373
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
Disposed of
374
602/MP/2020
NTPC Limited
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009. 

Seeking Hon�ble Commission�s permission to allow interchange of infirm power forbalance activities anddeclaration of commercial operation of Unit-II of Lara STPS  (2X800 MW), beyond the extension period of six months from the date of its first synchronization, i.e., beyond 13.08.2020.
Disposed of
375
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
Disposed of
376
600/MP/2020
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Seeking Hon�ble Commission�s permission to allow interchange of power for testing including full load testing and trial run operation of Unit-II of Nabinagar STPP Stage-l (3X660 MW), beyond the period of six months from the date of its first synchronization, i.e. 11.08.2020.
Disposed of
377
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.
Disposed of
378
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
Disposed of
379
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.
Disposed of
380
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.
Disposed of
381
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
Disposed of
382
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
Disposed of
383
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.
Disposed of
384
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.
Disposed of
385
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.
Disposed of
386
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.
Disposed of
387
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.
Disposed of
388
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
Disposed of
389
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
Disposed of
390
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
Disposed of
391
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.
Disposed of
392
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.
Disposed of
393
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.
Disposed of
394
587/MP/2020
NHPC LTD
Petition under section 79(1)(k) of the Electricity Act, 2003 read with Regulation 8(7) of 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 injection of infirm power beyond 31.08.2020 in case of Parbati Hydroelectric Project ? Stage II (800MW).
Disposed of
395
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
Disposed of
396
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.
Disposed of
397
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.
Disposed of
398
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
Disposed of
399
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�.
Disposed of
400
13/SM/2020
Suo Motu
Suo-motu order for Determination of levellised generic tariff for FY 2020-21 under Regulation 8 of the Central Electricity Regulatory Commission (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2020
Disposed of
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S. No.
Petition No.
Petitioner
Subject
Status
401
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
Disposed of
402
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
Disposed of
403
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.
Disposed of
404
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
Disposed of
405
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.
Disposed of
406
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
Disposed of
407
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
Disposed of
408
557/TD/2020
Shree Cement Limited (SCL)
Downgradation of Trading License from Category II to Category IV
Disposed of
409
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
Disposed of
410
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.
Disposed of
411
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
Disposed of
412
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.
Disposed of
413
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
Disposed of
414
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.
Disposed of
415
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
Disposed of
416
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�
Disposed of
417
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.
Disposed of
418
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
Disposed of
419
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.
Disposed of
420
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.
Disposed of
421
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.
Disposed of
422
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.
Disposed of
423
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
Disposed of
424
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
Disposed of
425
529/MP/2020
Srijan Energy Systems Private Limited (SESPL)
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 system and related matters) Regulation, 2009 seeking relaxation of Regulation 8A of the said Regulation to remove the hardship being faced by Srijan Energy System Private Limited in transferring Stage-II Connectivity and Long Term Open Access granted to it by way of Stage-II Connectivity Intimation bearing no. C/CTU/Con St-II/WR/1200000312 dated 14-06-2018 and LTA Intimation bearing no. (C/CTU/W/07/LTA/1200002251) dated 29-11-2019), respectively by PGCIL
Disposed of
426
527/MP/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-NNTPP. � Filing of miscellaneous petition�Maintaining status-quo in the injection of infirm power and drawal of start-up power - Reg.
Disposed of
427
12/SM/2020
Suo Motu
Implementation of Realtime Market (RTM) for Electricity in India � Transmission Corridor Allocation
Disposed of
428
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.
Disposed of
429
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.
Disposed of
430
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
Disposed of
431
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?.
Disposed of
432
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.
Disposed of
433
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.
Disposed of
434
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
Disposed of
435
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
Disposed of
436
518/MP/2020
SLS POWER CORPORATION LTD
Non-grant of accreditation to RE Generator and consequential dis-entitlement to REC.
Disposed of
437
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.
Disposed of
438
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.
Disposed of
439
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.
Disposed of
440
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
Disposed of
441
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
Disposed of
442
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
Disposed of
443
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.
Disposed of
444
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.
Disposed of
445
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.
Disposed of
446
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.
Disposed of
447
11/SM/2020
Suo Motu
Removal of difficulties for giving effect to certain provisions of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and related matters) (Fifth Amendment) Regulations, 2014
Disposed of
448
10/SM/2020
Suo Motu
Implementation of Real-time Market for Electricity in India (RTM)  Transmission Corridor Allocation
Disposed of
449
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
Disposed of
450
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
Disposed of
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S. No.
Petition No.
Petitioner
Subject
Status
451
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.
Disposed of
452
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�.
Disposed of
453
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
Disposed of
454
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
Disposed of
455
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.
Disposed of
456
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
Disposed of
457
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
Disposed of
458
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.
Disposed of
459
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.
Disposed of
460
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.
Disposed of
461
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.
Disposed of
462
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
Disposed of
463
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
Disposed of
464
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
Disposed of
465
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
Disposed of
466
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.
Disposed of
467
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
Disposed of
468
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
Disposed of
469
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�.
Disposed of
470
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)
Disposed of
471
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.
Disposed of
472
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.
Disposed of
473
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.
Disposed of
474
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.
Disposed of
475
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.
Disposed of
476
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
Disposed of
477
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
Disposed of
478
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.
Disposed of
479
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.
Disposed of
480
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
Disposed of
481
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
Disposed of
482
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'
Disposed of
483
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.
Disposed of
484
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
Disposed of
485
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.
Disposed of
486
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.
Disposed of
487
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.
Disposed of
488
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
Disposed of
489
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
Disposed of
490
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
Disposed of
491
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.
Disposed of
492
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.
Disposed of
493
16/RP/2020 in 97/MP/2019
MAGADH SUGAR & ENERGY LTD UNIT HASANPUR SUGAR MILLS (MAGADHSUGAR)
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 09.01.2020 PASSED IN PETITION NO. 97/MP/2019
Disposed of
494
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
Disposed of
495
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
Disposed of
496
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
Disposed of
497
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
Disposed of
498
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
Disposed of
499
447/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission System Strengthening associated with Mundra UMPP (Part-A)� in Western Region
Disposed of
500
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.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
501
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
Disposed of
502
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
Disposed of
503
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
Disposed of
504
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
Disposed of
505
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.
Disposed of
506
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.
Disposed of
507
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.
Disposed of
508
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
Disposed of
509
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.
Disposed of
510
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
Disposed of
511
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.
Disposed of
512
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.
Disposed of
513
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).
Disposed of
514
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)�
Disposed of
515
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�.
Disposed of
516
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.
Disposed of
517
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
Disposed of
518
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.
Disposed of
519
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
Disposed of
520
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.
Disposed of
521
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
Disposed of
522
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
Disposed of
523
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.
Disposed of
524
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
Disposed of
525
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
Disposed of
526
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
Disposed of
527
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
Disposed of
528
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�
Disposed of
529
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)
Disposed of
530
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.
Disposed of
531
14/RP/2020 in 305/MP/2015
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the CERC (Conduct of Business) Regulations, 1999 for review of the order dated 29.01.2020 passed by the Hon�ble Commission in Petition No. 305/MP/2015 with I.A. No. 24 of 2019
Disposed of
532
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
Disposed of
533
13/RP/2020 in 124/TT/2018
NHPC LTD
Review of the order dated 25.04.2019 passed by the Hon�ble Commission in the matter of determination of Transmission Tariff from DOCO to 31.3.2019 for Asset-I: 220kV Kishanganga Amargarh D/C line on M/C tower under �Transmission system associated with Kishanganga HEP� in Northern Region under Section 94(1) (f) of the Electricity Act, 2003 read with Regulation 103(1) & 116 of the CERC (Conduct of Business), Regulations, 1999.
Disposed of
534
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.
Disposed of
535
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).
Disposed of
536
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.
Disposed of
537
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
Disposed of
538
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
Disposed of
539
11/RP/2020 in 279/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 Uri-II HE Project (4x60 MW) for the period 11.10.2013 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.
Disposed of
540
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
Disposed of
541
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
Disposed of
542
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.
Disposed of
543
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)�
Disposed of
544
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
Disposed of
545
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
Disposed of
546
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�
Disposed of
547
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�.
Disposed of
548
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.
Disposed of
549
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
Disposed of
550
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
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
551
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.
Disposed of
552
9/SM/2020
Suo Motu
Extension of validity of Renewable Energy Certificates (RECs) expired or due to expire between 1st April, 2020 and 30th September, 2020
Disposed of
553
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
Disposed of
554
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
Disposed of
555
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�.
Disposed of
556
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
Disposed of
557
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.
Disposed of
558
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
Disposed of
559
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.
Disposed of
560
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
Disposed of
561
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
Disposed of
562
337/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003  FOR ADOPTION OF TARIFF FOR THE 480 MW SOLAR PV PROJECTS (TRANCHE-V) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE STANDARD BIDDING GUIDELINES DATED 03.08.2017
Disposed of
563
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.
Disposed of
564
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.
Disposed of
565
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
Disposed of
566
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.
Disposed of
567
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
Disposed of
568
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
Disposed of
569
329/MP/2020
Tata Power Delhi Distribution Limited (TPDDL)
Petition under Section 79 (1) (a) & (f) read with Section 62 (4) and other applicable provisions of the Electricity Act, 2003 read with Regulation 54 of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014.
Disposed of
570
8/SM/2020
Suo Motu
Extension and Expansion of Pilot on Security Constrained Economic Dispatch (SCED)
Disposed of
571
7/SM/2020
Suo Motu
Extension of time to file petitions for determination of tariff in case of existing generating stations/ units by relaxation of Regulation 9(2) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019
Disposed of
572
6/SM/2020
Suo Motu
Suo-motu Petition for  filing of Tariff  Petition
Disposed of
573
5/SM/2020
Suo Motu
Determination of Forbearance and Floor Price for the REC framework.
Disposed of
574
4/SM/2020
Suo Motu
Removal of difficulties for giving effect to certain provisions of the Central
Electricity Regulatory Commission (Deviation Settlement Mechanism and
related matters) (Fifth Amendment) Regulations, 2014.
Disposed of
575
3/SM/2020
Suo Motu
Extension of the period of applicability of the levellised generic tariff for RE issued vide
order dated 19.03.2019 in Petition No. 01/SM/2019
Disposed of
576
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
Disposed of
577
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�.
Disposed of
578
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
Disposed of
579
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.
Disposed of
580
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.
Disposed of
581
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
Disposed of
582
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
Disposed of
583
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).
Disposed of
584
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.
Disposed of
585
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
Disposed of
586
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 .
Disposed of
587
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
Disposed of
588
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.
Disposed of
589
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)
Disposed of
590
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
Disposed of
591
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.
Disposed of
592
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
Disposed of
593
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
Disposed of
594
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)
Disposed of
595
1/SM/2020
Suo Motu
Extension and Expansion of Pilot on Security Constrained Economic Dispatch (SCED) of Inter-State Generating Stations (ISGS) Pan India.
Disposed of
596
307/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 600 MW (out of 1200 MW) Wind-Solar Hybrid Power Projects (Tranche-II) connected to the Inter-State Transmission System (ISTS) and selected through competitive bidding process as per the guidelines issued by Ministry of New and Renewable Energy on 25.05.2018
Disposed of
597
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
Disposed of
598
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
Disposed of
599
304/MP/2020
Power Exchange India Limited (PXIL)
Petition under Section 66 of The Electricity Act, 2003 read with Section 178 (2) (y) of the Electricity Act, 2003 and Regulation 2, 4, 6, 7 and 11 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of introduction of Real Time Market at Power Exchange India Limited and for the fair and transparent allocation of transmission corridor under the framework for Real Time Market under Regulation 13(B) of the Central Electricity Regulatory Authority (Open Access in inter-state transmission) (Sixth Amendment) Regulations, 2019 and Regulation 6.5 of the Central Electricity Regulatory Authority (Indian Electricity Grid Code) (Sixth Amendment) Regulations, 2019.
Disposed of
600
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)
Disposed of
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S. No.
Petition No.
Petitioner
Subject
Status
601
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
Disposed of
602
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
Disposed of
603
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
Disposed of
604
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.
Disposed of
605
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
Disposed of
606
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
Disposed of
607
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
Disposed of
608
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
Disposed of
609
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
Disposed of
610
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.
Disposed of
611
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.
Disposed of
612
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
Disposed of
613
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
Disposed of
614
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.
Disposed of
615
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.
Disposed of
616
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)
Disposed of
617
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.
Disposed of
618
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
Disposed of
619
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.
Disposed of
620
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
Disposed of
621
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).
Disposed of
622
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
Disposed of
623
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.
Disposed of
624
266/MP/2020
Central Transmission Utility (CTU)
PETITION UNDER SECTION 79(1)(c) READ WITH REGULATION 111 OF CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS FOR IMPLEMENTING THE ORDER DATED 8.3.2019 PASSED BY THIS HON�BLE COMMISSION IN PETITION NO.92/MP/2015 AND ORDER DATED 11.12.2019 PASSED BY THIS HON�BLE COMMISSION IN PETITION NO.252/MP/2019.
Disposed of
625
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)
Disposed of
626
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)
Disposed of
627
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
Disposed of
628
258/MP/2020
Nuclear Power Corporation of India Ltd. (NPCIL)
Seeking DSM based commissioning power for KAPP3
Disposed of
629
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
Disposed of
630
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
Disposed of
631
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.
Disposed of
632
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.
Disposed of
633
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.
Disposed of
634
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
Disposed of
635
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
Disposed of
636
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
Disposed of
637
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
Disposed of
638
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
Disposed of
639
242/MP/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-NNTPP. � Filing of miscellaneous petition�Maintaining status-quo in the injection of infirm power and drawal of start-up power
Disposed of
640
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
Disposed of
641
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
Disposed of
642
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.
Disposed of
643
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.
Disposed of
644
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
Disposed of
645
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.
Disposed of
646
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
Disposed of
647
7/RP/2020 in 222/MP/2017
KSK Mahanadi Power Company Limited (kskmahanadi)
Review petition
Disposed of
648
225/RC/2020
Indian Energy Exchange Ltd. (IEX)
Petition under Regulation 7 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of introduction of the Real Time Market (RTM) Contracts at Indian Energy Exchange Ltd (IEX).
Disposed of
649
224/MP/2020
Coastal Energen Private Limited (CEPL)
Petition under Section 79 (1) (c) and (k) of the Electricity Act, 2003 read with Regulation 34(1) and Regulation 37 of the Central Electricity Regulatory Commission (Cross-Border Trade of Electricity) Regulations, 2019 for declaration of revocation of the Letter of Intent dated 03.01.2020 issued to the Petitioner is illegal and arbitrary and further to direct the Respondent No. 1 and Respondent No. 2 to honour their obligations under the Letter of Intent dated 03.01.2020
Disposed of
650
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.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
651
222/MP/2020
NTPC Limited
Extension of the period for interchange of  power of Unit #1 (250 MW) of  Barauni Thermal Power  Station Stage-II (2x250 MW) beyond six months from initial synchronization.
Disposed of
652
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
Disposed of
653
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
Disposed of
654
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
Disposed of
655
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
Disposed of
656
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
Disposed of
657
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 .
Disposed of
658
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.
Disposed of
659
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.
Disposed of
660
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.
Disposed of
661
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
Disposed of
662
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.
Disposed of
663
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.
Disposed of
664
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.
Disposed of
665
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)
Disposed of
666
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
Disposed of
667
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.
Disposed of
668
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
Disposed of
669
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
Disposed of
670
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
Disposed of
671
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)
Disposed of
672
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)
Disposed of
673
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.
Disposed of
674
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.
Disposed of
675
188/AT/2020
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 550 MW Wind Power Projects connected to Inter-State Transmission System (ISTS) and selected through competitive bidding process as per the guidelines issued by Ministry of Power on 08.12.2017
Disposed of
676
187/MP/2020
Renew Solar Power pvt Ltd (RSPPL)
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 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
Disposed of
677
186/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
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 NERLDC for the financial year 2018-19 with reference to NERLDC Charges for the control period 1.4.2014 to 31.3.2019.
Disposed of
678
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
Disposed of
679
184/MP/2020
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
SRLDC PLI petition for 2018-19
Disposed of
680
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.
Disposed of
681
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
Disposed of
682
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
Disposed of
683
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
Disposed of
684
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
Disposed of
685
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.
Disposed of
686
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
Disposed of
687
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.
Disposed of
688
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
Disposed of
689
170/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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-I covered under �Northern Region System Strengthening Scheme- VIII� in Northern Region
Disposed of
690
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.
Disposed of
691
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.
Disposed of
692
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.
Disposed of
693
165/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (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 of: 

(a)  Asset-1:- LILO of Nalagarh- Kaithal Line at Patiala along with associated bays, 
(b)  Asset-2:- 400/220 KV 500 MVA ICT-III at Patiala Sub-Station,
(c) Asset-3:- 400 KV 125 MVAR Bus Reactor at Patiala Sub-Station along with associated bays at Patiala Sub-Station & 
(d)  Asset-4:- 400/220 KV 500 MVA ICT-III at Malerkotla Sub-Station 

under

�Northern Region System Strengthening Scheme-XIV (NRSS-XIV)�

in Northern Region
Disposed of
694
164/TD/2020
CleanMax Fusion Power LLP (CleanMaxFusion)
Petition under Section15 of the Electricity Act, 2003 read with Regulation 6 (1) of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading license and other related matters) Regulations, 2009.
Disposed of
695
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
Disposed of
696
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
Disposed of
697
162/MP/2020
Shree Cement Limited (SCL)
Open Access Charges and Arbitration
Disposed of
698
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.
Disposed of
699
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
Disposed of
700
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.
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
701
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
Disposed of
702
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
Disposed of
703
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.�
Disposed of
704
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
Disposed of
705
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.
Disposed of
706
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.
Disposed of
707
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
Disposed of
708
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.
Disposed of
709
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)
Disposed of
710
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.
Disposed of
711
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
Disposed of
712
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
Disposed of
713
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.
Disposed of
714
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
Disposed of
715
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.
Disposed of
716
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
Disposed of
717
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
Disposed of
718
139/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 SEWA-II HEP in Northern Region Consisting of: Asset-I: One circuit of 132kV D/C SEWA-II Hiranagar line along with associated bays at Hiranagar Sub-station and one circuit of 132 kV D/C SEWA-II Mahanpur line and associated bays at Mahanpur ; Asset-II: Second circuit of 132 kV D/C SEWA-II Hiranagar line along with associated bays at  Hiranagar Sub-station; Asset-III: 132 kV S/C SEWA-II Mahanpur-Kathua transmission line along with associated bays at Kathua and 132 kV S/C Mahanpur-Kathua transmission line along with bays atMahanpur and Kathua.
Disposed of
719
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�.
Disposed of
720
137/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 IX Transmission Scheme in Western Region
Disposed of
721
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.
Disposed of
722
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.
Disposed of
723
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.
Disposed of
724
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
Disposed of
725
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
Disposed of
726
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
Disposed of
727
130/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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-IV (NERSS-IV) in North Eastern Region�.
Disposed of
728
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.
Disposed of
729
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.
Disposed of
730
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.
Disposed of
731
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.
Disposed of
732
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�.
Disposed of
733
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.
Disposed of
734
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
Disposed of
735
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.
Disposed of
736
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
Disposed of
737
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
Disposed of
738
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
Disposed of
739
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)�.
Disposed of
740
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
Disposed of
741
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.
Disposed of
742
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
Disposed of
743
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
Disposed of
744
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.
Disposed of
745
109/GT/2020
ONGC Tripura Power Company (OTPC)
OTPC 726.6 MW Palatana Project Multi Year Tariff Petition for FY 2019-24
Disposed of
746
108/GT/2020
ONGC Tripura Power Company (OTPC)
Truing Up Petition for OTPC Palatana Project for FY 2014-19
Disposed of
747
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.
Disposed of
748
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.
Disposed of
749
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.
Disposed of
750
4/RP/2020 in 24/TT/2018
Karnataka Power Transmission Corporation Limited (KPTCL)
REVIEW OF ORDER DATED 12.06.2019 IN PETITION NO. 24/TT/2018
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
751
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
Disposed of
752
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
Disposed of
753
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
Disposed of
754
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).
Disposed of
755
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
Disposed of
756
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
Disposed of
757
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
Disposed of
758
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
Disposed of
759
95/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (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 (03 nos) under Eastern Region Strengthening Scheme � XV (ERSS-XV) in Eastern Region
Disposed of
760
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.
Disposed of
761
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.
Disposed of
762
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.
Disposed of
763
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
Disposed of
764
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
Disposed of
765
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.
Disposed of
766
87/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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-1, 2, 3 & 4 (Notional DOCO:1.7.2011), under East-West Transmission Corridor Strengthening Scheme in Western Region.
Disposed of
767
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
Disposed of
768
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.
Disposed of
769
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.
Disposed of
770
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
Disposed of
771
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
Disposed of
772
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.
Disposed of
773
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
Disposed of
774
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
Disposed of
775
78/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission assets under �SYSTEM STRENGTHENING �XXIII� in Southern Region
Disposed of
776
77/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Transmission assets under Common System associated with ISGS projects in Krishnapatnam area of Andhra Pradesh in Southern Region
Disposed of
777
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.
Disposed of
778
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.
Disposed of
779
74/MP/2020
NTPC Limited
Petition Seeking Hon�ble Commission�s permission to allow interchange of infirm power, beyond period of six months from the date of its first synchronization, i.e., beyond 26.12.2019 for the declaration of commercial operation of Unit-I of Khargone STPS  (2X660 MW)
Disposed of
780
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.
Disposed of
781
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.
Disposed of
782
70/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 XVII.
Disposed of
783
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.
Disposed of
784
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.
Disposed of
785
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.
Disposed of
786
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.
Disposed of
787
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.
Disposed of
788
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.
Disposed of
789
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
Disposed of
790
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.
Disposed of
791
60/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 - XI in Southern Region
Disposed of
792
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)
Disposed of
793
58/TT/2020
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 Hassan-Mysore 400 kV D/C transmission line and extension of 400/220 kV Hassan & Mysore Sub-station  under System Strengthening-IX in Southern Region. (DOCO 01.07.2011)
Disposed of
794
57/AT/2020
NTPC Limited
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the ISTS connected 600 MW Solar PV Power Projects under the open category and selected through Competitive Bidding process as per the Guidelines issued by Ministry of Power on 03.08.2017
Disposed of
795
56/AT/2020
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 840 MW Wind-Solar Hybrid Power Projects (Tranche-I) connected to the Inter-State Transmission System (ISTS) and selected through competitive bidding process as per the guidelines issued by Ministry of New and Renewable Energy on 25.05.2018
Disposed of
796
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.
Disposed of
797
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
Disposed of
798
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�.
Disposed of
799
52/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 A � 400 kV, 125 MVAR Bus Reactor along with associated bays at Patna Sub-station, (ii) Asset B :  400 kV, 125 MVAR Bus Reactor along with associated bays at Ranchi (iii) Asset C : 160 MVA Transformer (1st) and associated bays at Malda Sub-station, (iv) Asset D : 160MVA Transformer (2nd) and associated bays at Malda Sub-station, (v) Asset E : 01 no. 400 kV bay at Malda Sub-station, (vi) Asset F : 160 MVA Transformer and associated bays at 220/132 kV Birpara Sub-station, (vii) Asset G : 160 MVA Transformer and associated bays at 220/132 kV Siliguri Sub-station under ERSS-IV project in Eastern Region under   Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Disposed of
800
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)
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
801
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.
Disposed of
802
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.�
Disposed of
803
48/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 :  Combined Asset � (1) 400 kV D/C Mauda II � Betul (Quad) T/L alongwith associated bays and 2*50 MVAr Line Reactors at Betul GIS, (2) 315 MVA, 400/220 kV ICT-I & ICT-II alongwith associated bays and 4 nos. 220 kV line bays & 125 MVAr, 420 kV Bus Reactor alongwith associated bays at Betul GIS & (3) 400 kV D/C Betul � Khandwa (Quad) line alongwith associated bays at both ends and 2*50 MVAr Switchable Line Reactors at Betul GIS & 2*50 MVAr line reactors at Khandwa S/S, Asset A2 Khandwa � Indore 400 kV D/C T/L alongwith associated bays under �Transmission System associated with Mauda Stage � II (2x660 MW) Generation Project� in Western Region.
Disposed of
804
47/AT/2020
JAM KHAMBALIYA TRANSCO LIMITED (JKTL1)
Application under Section-63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by Jam Khambaliya Transco Limited
Disposed of
805
46/TL/2020
JAM KHAMBALIYA TRANSCO LIMITED (JKTL1)
Application under Section-14, 15, 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 Jam Khambaliya Transco Limited
Disposed of
806
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.
Disposed of
807
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
Disposed of
808
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
Disposed of
809
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.
Disposed of
810
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
Disposed of
811
1/RP/2020 in 43/GT/2018
NHPC LTD
Review of the order dated 28.10.2019 passed by the Hon�ble Commission in the matter of Approval of Generation Tariff of  Kishanganga HE Project (3x110 MW) for the period 18.05.2018 to 31.3.2019 under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Disposed of
812
40/TD/2020
JSW Power Trading Company Limited (formerly JSW Green Energy Limited) (JSWPTC)
Application for down gradation of inter-State trading licence in electricity from Category I to Category II under Regulation 7(b) of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Trading licence and other related matters) Regulations, 2009 and amendments thereof
Disposed of
813
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.
Disposed of
814
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.
Disposed of
815
37/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (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 08 nos of Assets under Eastern Region Strengthening scheme XIV in Eastern Region.
Disposed of
816
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
Disposed of
817
35/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (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 05 nos of Assets under Eastern Region Strengthening scheme VII in Eastern Region.
Disposed of
818
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.
Disposed of
819
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
Disposed of
820
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
Disposed of
821
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.
Disposed of
822
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.
Disposed of
823
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.
Disposed of
824
27/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and  Regulation-6 of   CERC (Terms and Conditions of Tariff) Regulations,  2009 and CERC (Terms and Conditions of Tariff) Regulations�  2014 for  determination of

(i) Truing up Transmission tariff for 2009-14 tariff  block and 
(ii) Transmission tariff for 2014-19  tariff block 

For Combined Assets of 765/400kV Bilaspur Pooling Station(near Sipat) along with LILO of Sipat-Seoni Ckt-I with 3*80MVAR Switchable Line Reactor, 3*80MVAR Bus Reactor and 765/400kV, 1500MVA ICT 1&2  (DOCO:01.04.2012) under WRSS-X  Transmission System in Western Region
Disposed of
825
26/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (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 : 765 kV Line bays at Jabalpur Pooling Station for 765 kV D/C Gadarwara STPS (NTPC) - Jabalpur pooling Station TL under  "POWERGRID Works associated with Part A of Transmission system for Gadarwara STPS of NTPC"  Western Region
Disposed of
826
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
Disposed of
827
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
Disposed of
828
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.
Disposed of
829
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
Disposed of
830
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.
Disposed of
831
19/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (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 combined assets consist of Asset-I LILO of 400kV S/C Ballabhgarh  Bhiwadi Transmission line at Gurgaon along with associated bays, Asset-II: 315 MVA, 400/220 KV ICT-I along with associated bays at GIS Sub-Station at Gurgaon and Asset-III 315 MVA 400/220 KV ICT II along with associated bays at GIS Sub Station at Gurgaon associated with Northern Region System Strengthening Scheme  VI  in Northern Region
Disposed of
832
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
Disposed of
833
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
Disposed of
834
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.
Disposed of
835
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
Disposed of
836
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
Disposed of
837
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
Disposed of
838
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.
Disposed of
839
11/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (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 Establishment of Pooling Stations at Raigarh (Kotra) and Raipur for IPP Generation Projects in Chhattisgarh (Set A DPR1)
Disposed of
840
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.
Disposed of
841
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
Disposed of
842
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
Disposed of
843
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
Disposed of
844
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
Disposed of
845
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
Disposed of
846
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)
Disposed of
847
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.
Disposed of
848
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.
Disposed of
849
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.
Disposed of
850
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
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
851
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
Disposed of
852
513/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 Transmission assets under �North Eastern Region Strengthening Scheme-II (NERSS-II) Part-A� in North-Eastern Region.
Disposed of
853
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.
Disposed of
854
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
Disposed of
855
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.
Disposed of
856
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
Disposed of
857
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.
Disposed of
858
507/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 03 nos of Assets under Augmentation of transformation capacity and reactive compensation in Eastern Region
Disposed of
859
506/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
IPP projects in Chhattisgarh (IPP-G) in Western Region.
Disposed of
860
505/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 Combined Assets under ERSS-XIII
Disposed of
861
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
Disposed of
862
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
Disposed of
863
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
Disposed of
864
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.
Disposed of
865
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.
Disposed of
866
499/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 Provision of Spare Transformers and Reactors in North Eastern Region
Disposed of
867
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
Disposed of
868
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)
Disposed of
869
496/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 Augmentation of Hosur Sub station by 1 x 315 MVA, 400/220 kV, Transformer and associated bays under System Strengthening Scheme XIV in Southern Region
Disposed of
870
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.
Disposed of
871
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.�
Disposed of
872
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
Disposed of
873
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
Disposed of
874
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
Disposed of
875
490/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 125 MVAr Bus Reactor at 400/200 kV Rajgarh Substation alongwith associated bays at Rajgarh Substation in WR.
Disposed of
876
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.
Disposed of
877
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.
Disposed of
878
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
Disposed of
879
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.
Disposed of
880
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.
Disposed of
881
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
Disposed of
882
483/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 Transmission assets (i) 160 MVA, 220/132kV, 3-Phase Auto Transformer at Kopili, (ii) 132 kV S/C Kopili-Khandong Transmission Line along with associated bays, (iii) 100MVA, 220/132 kV, 3-Phase Auto Transformer and associated bays at Dimapur Sub- Station and (iv) LILO of 132 kV Dimapur-Kohima Transmission Line in North Eastern Region.
Disposed of
883
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.
Disposed of
884
13/SM/2019
Suo Motu
Extension of validity of Renewable Energy Certificates (RECs) due to expire between November 2019 and March 2020
Disposed of
885
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
Disposed of
886
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
Disposed of
887
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)
Disposed of
888
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
Disposed of
889
478/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 Tuticorin JV �Madurai 400 kV D/C (Quad Conductor) Line and extension of 400/220 kV Madurai sub-station under ATS of Tuticorin JV TPS in Southern Region. (DOCO 01.02.2012)
Disposed of
890
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.
Disposed of
891
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
Disposed of
892
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
Disposed of
893
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.
Disposed of
894
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.
Disposed of
895
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.
Disposed of
896
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.
Disposed of
897
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.
Disposed of
898
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.
Disposed of
899
466/MP/2019
Simbhaoli Power Private Ltd. (SPPL)
Petition Under section 79 (1) (k) of Electricity Act, 2003 and Regulation 2(1)(d) read with Regulation 27 and 111 of CERC (Conduct of Business Regulations), 1999
Disposed of
900
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
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
901
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
Disposed of
902
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.
Disposed of
903
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.
Disposed of
904
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.
Disposed of
905
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
Disposed of
906
456/MP/2019
Odisha Generation Phase-II Transmission Limited (OGPTL)
Approval under Section 17(3) & 17(4) of the Electricity Act, 2003, for Assignment of Licence by way of creation of security interest in favour of Security Trustee/Lenders
Disposed of
907
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
Disposed of
908
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.
Disposed of
909
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
Disposed of
910
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.
Disposed of
911
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.
Disposed of
912
448/AT/2019
Bhuj-II Transmission Limited (BTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Bhuj-II Transmission Limited(a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
913
447/TL/2019
Bhuj-II Transmission Limited (BTL)
Application under Section 14 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 Transmission License to Bhuj-II Transmission Limited
Disposed of
914
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
Disposed of
915
446/MP/2019
Sasan Power Limited (SPL)
Petition under Section 79 of the Electricity Act, 2003 and Article 13.2(b) of the Power Purchase Agreement dated 07.08.2007 and this Hon�ble Commission�s Order dated 08.10.2018 in Petition No. 133/MP/2016 seeking provisional approval of the additional capital and operational expenditure on account of installation of various Emission Control System in compliance of Ministry of Environment, Forest and Climate Change Notification dated 07.12.2015 re: emissions.
Disposed of
916
445/TL/2019
Lakadia Vadodara Transmission Projects Limited (LVTPL)
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 Lakadia Vadodara Transmission Project Limited
Disposed of
917
444/AT/2019
Lakadia Vadodara Transmission Projects Limited (LVTPL)
Application under Section 63 of the Electricity Act, 2003 for adoption of transmission charges with respect to the transmission system to be established by Lakadia Vadodara Transmission Project Limited
Disposed of
918
443/AT/2019
LAKADIA BANASKANTHA TRANSCO LIMITED (LBTL)
Application under Section-63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by Lakadia Banaskantha Transco Limited
Disposed of
919
442/TL/2019
LAKADIA BANASKANTHA TRANSCO LIMITED (LBTL)
Application under Section-14, 15, 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 Lakadia Banaskantha Transco Limited
Disposed of
920
441/AT/2019
Fatehgarh-II Transco Limited (FTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by Fatehgarh-II Transco Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
921
440/MP/2019
Central Transmission Utility (CTU)
PETITION UNDER SECTION 79(1)(c) AND (f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATION COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS/CLARIFICATION REGARDING THE STATUS OF PETITIONERS? LTA AND TREATMENT OF CONSTRUCTION BANK GUARANTEE SUBMITTED BY IT IN RESPECT OF CHANDRAGIRI, KUMARAPURAM AND KADAMBUR WIND FARMS
Disposed of
922
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
Disposed of
923
438/MP/2019
NTPC Limited
Petition under Regulation 8 of CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) Regulations, 2009
Disposed of
924
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
Disposed of
925
436/MP/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-NNTPP. � Filing of miscellaneous petition�Maintaining status-quo in the injection of infirm power and drawal of start-up power up to 31.03.2020
Disposed of
926
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.
Disposed of
927
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
Disposed of
928
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.
Disposed of
929
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.
Disposed of
930
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.
Disposed of
931
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
Disposed of
932
426/MP/2019
Yadu Sugar Limited (YSL)
Petition under Section 66 & 79 of the Electricity Act, 2003 read with Regulations 14 & 15 CERC (Terms and Conditions for recognition & issuance of Renewable Energy Certificate for Renewable Energy Generation) Regulations, 2010 for issuance of directions to the Respondents to effect re-accreditation and registration of the Petitioner under the Renewable Energy Certificates (REC) mechanism and grant / issue the RECs.
Disposed of
933
425/TL/2019
Fatehgarh-II Transco Limited (FTL)
Application under Section 14 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 Transmission License to Fatehgarh-II Transco Limited
Disposed of
934
12/SM/2019
Suo Motu
Proposed Methodology for Estimation of Electricity Generated from Biomass
in Biomass Co-fired Thermal Power Plants.
Disposed of
935
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
Disposed of
936
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
Disposed of
937
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)
Disposed of
938
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.
Disposed of
939
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
Disposed of
940
418/TT/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Sipat -II Supplementary Transmission System in WR
Disposed of
941
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.
Disposed of
942
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.
Disposed of
943
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
Disposed of
944
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
Disposed of
945
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
Disposed of
946
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
Disposed of
947
409/TL/2019
WRSS XXI (A) Tranco Limited (WRSS21A)
Application under Section-14, 15, 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 WRSS XXI (A) Transco Limited
Disposed of
948
408/AT/2019
WRSS XXI (A) Tranco Limited (WRSS21A)
Application under Section-63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by WRSS XXI (A) Transco Limited
Disposed of
949
407/MP/2019
DHURSAR SOLAR POWER PRIVATE LIMITED (DSPPL)
Petition under Section 28, 29, 79 and 129 of the Electricity Act 2003 seeking appropriate directions for implementation of the Ministry of Power�s Order dated 28.06.2019 on the issuance of unconditional, irrevocable and revolving Letter of Credit.
Disposed of
950
406/MP/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition for execution of Power Purchase Agreements and directions for payment of tariff by the allocated beneficiaries and/or Procurers of electricity from the two Generating Units of 150 MW each of the 600 MW (4 x 150 MW) Kameng Hydro Electric Project scheduled for commissioning in November, 2019
Disposed of
page separator
S. No.
Petition No.
Petitioner
Subject
Status
951
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.
Disposed of
952
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.
Disposed of
953
401/MP/2019
Suzlon Power Infrastructure Limited (SPIL)
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 withholding three Performance Bank Guarantees of INR 3.75 Crore each (Rupees Three Crores Seventy Five lacs only each) despite the relegation of the status of the Petitioner to 'deemed Stage-I grantee' as per the Detailed Procedure notified by this Ld. Commission in accordance with Regulation 27 of the CERC (Grant of Connectivity, Long-Term Access & Medium-Term Open Access in Inter State Transmission & related matters), Regulation 2009
Disposed of
954
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
Disposed of
955
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.
Disposed of
956
398/AT/2019
AJMER PHAGI TRANSCO LIMITED (AjmerPhagitransco)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Ajmer Phagi Transco Limited (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Disposed of
957
397/TL/2019
AJMER PHAGI TRANSCO LIMITED (AjmerPhagitransco)
Application under Section 14 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 Transmission License to Ajmer Phagi Transco Limited
Disposed of
958
396/AT/2019
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 600 MW Solar PV Projects (Tranche-II) connected to the Inter-State Transmission System (ISTS) and selected through competitive Bidding Process as per the Standard Bidding Guidelines dated 03.08.2017
Disposed of
959
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
Disposed of
960
394/MP/2019
Central Transmission Utility (CTU)
PETITION UNDER SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 20 AND 21 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (SHARING OF TRANSMISSION CHARGES & LOSSES IN INTER-STATE TRANSMISSION) REGULATIONS, 2010 AND REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATION COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS TO RECOVER THE OUTSTANDING DUES OF TRANSMISSION CHARGES OF THE RESPONDENTS  THROUGH ADJUSTMENT IN CHARGES RECOVERED FROM USE OF SHORT TERM OPEN ACCESS.
Disposed of
961
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
Disposed of
962
392/MP/2019
THDC India Limited (THDCIL)
Petition under Section 79(1)(a), 79(1)(f) read with Section 79(1)(k) of the Electricity Act, 2003 seeking directions of this Hon?ble Commission for pre-commissioning activities, synchronization and commissioning of Dhukwan Small Hydro Electric Project (3X8 MW) and also for the necessary directions in relation to the Tariff as provided under Article 5 of the Power Purchase Agreement dated 05.12.2019 executed between the Petitioner and the Respondent No.1 and payment of tariff to the Petitioner in terms of Article 5 of the Power Purchase Agreement dated 05.12.2019.
Disposed of
963
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
Disposed of
964
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)
Disposed of
965
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
Disposed of
966
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.
Disposed of
967
388/TT/2019
MADHYA PRADESH POWER TRANSMISSION COMPANY LIMITED (MPPTCL)
Petition for determination of Transmission Tariff for FY 2014-15 to FY 2018-19 of the Transmission Lines belonging to the Petitioner (MPPTCL) conveying electricity as ISTS lines, for inclusion of these Assets in computation of Point of Connection Charges and Losses in accordance with the CERC (Terms & Conditions of Tariff) Regulations 2014 and (Sharing of Inter-State Transmission Charges and Losses), Regulations, 2010
Disposed of
968
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 .
Disposed of
969
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
Disposed of
970
385/MP/2019
REFEX ENERGY LIMITED (REL)
PETITION UNDER SECTION 129, 142, 79 AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 AND THE PROVISIONS OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (PROCEDURE, TERMS AND CONDITIONS FOR GRANT OF TRADING LICENCE AND OTHER RELATED MATTERS) REGULATIONS, 2009 FOR VIOLATION OF THE TERMS AND CONDITIONS OF THE LICENSE AND THE AGREEMENTS ENTERED INTO BETWEEN THE PARTIES FOR NON-PAYMENT OF DUES TO THE SELLER IN TRADING TRANSACTIONS.
Disposed of
971
384/MP/2019
NER II Transmission Limited (nerii)
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 Catalyst Trusteeship Limited for the benefit of Lenders and their assignees, transferees, novatees for the purpose of Petitioner No. 1?s Transmission Project
Disposed of
972
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
Disposed of
973
382/AT/2019
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 480 MW Wind Power Projects (Tranche-VII) connected to the Inter-State Transmission System (ISTS) and selected through Competitive Bidding Process as per the Guidelines issued by Ministry of Power on 08.12.2017
Disposed of
974
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.
Disposed of
975
379/AT/2019
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
Petition under Section 63 of the Electricity Act, 2003 for Adoption of Tariff for the 1200 MW Wind Power Projects (Tranche-V) connected to the Inter-State Transmission System (ISTS) and selected through Competitive Bidding Process as per the Guidelines issued by Ministry of Power on 08.12.2017
Disposed of
976
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.
Disposed of
977
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.
Disposed of
978
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.
Disposed of
979
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.
Disposed of
980
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.
Disposed of
981
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
Disposed of
982
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.
Disposed of
983
369/AT/2019
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE 1000 MW WIND POWER PROJECTS (TRANCHE-II) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES ISSUED BY MNRE ON 04.05.2017
Disposed of
984
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.
Disposed of
985
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.
Disposed of
986
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.
Disposed of
987
362/TT/2019
RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED (RVPN)