Petitions Status
As on 30/11/2022
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
1
345/MP/2022
Adani Hybrid Energy Jaisalmer One Limited (AHEJ1L)
Petition under Section 79 of the Electricity Act, 2003 read with Article 12.2 and Article 16.3.1 of the Power Purchase Agreements dated 28.11.2019 for the development of 390 MW (2 X 195 MW) ISTS connected Wind-Solar Hybrid power project(s), entered between Adani Hybrid Energy Jaisalmer One Limited (earlier known as Adani Green Energy Eighteen Limited, an SPV of Mahoba Solar (UP) Private Limited) and Solar Energy Corporation of India Ltd. seeking reliefs for the additional expenditure incurred due to occurrence of Change in Law events.
Preliminary Scrutiny
 
2
344/MP/2022
Gadag Transmisssion Limited (RGTL)
Approval under Section 17(3) & 17(4) of Electricity Act 2003, for assignment of licence granted to Gadag Transmission Limited pursuant to order dated 18.07.2022 bearing license no. 76/Transmission/2022/CERC (the "Transmission License") by way of hypothecation for creation of security interest in favour of Axis Trustee Services Limited acting as the security trustee ("Security Trustee"), for the benefit of  Axis Bank Limited ("Axis Bank") (including their respective successors, transferees, novatees, and assigns) (collectively the "Lender"/ "Lenders") and other secured parties (viz. Lender's Agent and the Security Trustee) and creation of other security by way of mortgage / hypothecation / assignment of rights, title, interest, claims, demands, benefits of Gadag Transmission Limited in the project under "Transmission Scheme for Solar Energy Zone in Gadag (2500 MW), Karnataka - Part A" on build, own, operate and maintain basis, as detailed in the schedule to the Transmission License (the "Project"), Project assets, clearances, Project documents, agreements, approvals and rights, accounts, receivables of Gadag Transmission Limited
Preliminary Scrutiny
 
3
343/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, 2019 for  

(i) Revision/ Determination of Transmission tariff for 2019-2024 Tariff block 

For Bhadrawati (Chandrapur) HVDC back to back station (2x500 MW) in Southern Region and Western Region
Hearing
 
4
49/RP/2022 in 365/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL-TS - I Expn (2 X 210 MW) - Petition seeking review of  CERC Order dated 30.09.2022 in petition 365/GT/2020 on account of Truing-Up in determination of Annual fixed charges for control period 2014 -19.
Preliminary Scrutiny
 
5
342/MP/2022
Essar Power Transmission Company Limited (EPTCL)
PETITION UNDER SECTIONS 79 (1) (C), (E) AND (K) READ WITH 17 (3) AND 18 OF THE ELECTRICITY ACT, 2003 SEEKING AMENDMENT AND TRANSFER OF THE PETITIONER�S INTERSTATE TRANSMISSION LICENSE
Preliminary Scrutiny
 
6
341/MP/2022
IL&FS Tamil Nadu Power Company Limited (ITPCL)
Petition under Section 79, including 79(1) (b),79 (1)(f) and 79 (1)(k) of the Electricity Act 2003, seeking payment of the outstanding amount in terms of the Power Purchase Agreement (PPA) dated 12.12.2013 executed between the Petitioner (ITPCL) and the Respondent (TANGEDCO).
Preliminary Scrutiny
 
7
340/MP/2022
IL&FS Tamil Nadu Power Company Limited (ITPCL)
PETITION UNDER SECTIONS 79(1)(b) AND 79(1)(f) OF ELECTRICITY ACT, 2003
Preliminary Scrutiny
 
8
339/MP/2022
Tunga Renewable Energy Private Limited (TREPL)
Petition under Section 79(1) (b) and (f) of the Electricity Act, 2003 read with Article 16.3.1 of the Power Purchase Agreement dated 29.10.2021 executed between the Petitioner and Solar Energy Corporation of India, inter alia seeking extension in the timelines for achieving Conditions Subsequent and Scheduled Commissioning Date of the 190 MW wind power project being set up by the Petitioner in Karnataka.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
9
338/MP/2022
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Miscellaneous Petition under Section 79(1)(b) and Section 79(1)(f) of the Electricity Act, 2003 read with Article 14.3.1 of the Case-1 long-term Power Purchase Agreement dated 27.11.2013 read with Addendum No. 1 dated 20.12.2013, seeking refund of the amount wrongfully deducted by Tamil Nadu Generation and Distribution Corporation Limited along with the applicable Carrying Cost, towards the Change in Law compensation payable to Dhariwal Infrastructure Limited.
Preliminary Scrutiny
 
10
48/RP/2022 in 673/TT/2020
THDC India Limited (THDCIL)
Review petition under Section 94(1)(f) Electricity Act, 2003 read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulation, 1999 seeking reivew of order dated 24.08.2022 passed in Petition 673/TT/2020
Preliminary Scrutiny
 
11
337/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�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset under �Transmission System for Transfer of Power from generation projects in Sikkim to NR/WR (part � B1)'' in Eastern Region
Preliminary Scrutiny
 
12
336/MP/2022
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 13 (3) of Central Electricity Regulatory Commission (Fees & Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for Mid-term truing up of ERLDC Fees & Charges for the control period 2019-24
Preliminary Scrutiny
 
13
335/MP/2022
Teestavalley Power Transmission Limited (TPTL)
Seeking in-principle approval for the procurement of Emergency Restoration System (ERS)
Preliminary Scrutiny
 
14
334/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� 2019 for determination of Transmission Tariff from Actual/Proposed DOCO to 31-03-2024 for Asset-1: 500 MVA, 400/220kV ICT along with associated bays at Gazuwaka Substation, Asset-2: 1X125 MVAR, 420 kV Bus Reactor along with associated bays at Madhugiri (Tumkur) 400kV Substation, Asset-3: 1X125 MVAR, 420 kV Bus Reactor along with associated bays at Dharampuri 400kV Substation, Asset-4: 1X125 MVAR, 420 kV Bus Reactor along with associated bays at Hosur 400kV Substation, Asset-5: 1X125 MVAR, 420 kV Bus Reactor along with associated bays at Hiriyur 400kV Substation, Asset-6: 1X125 MVAR, 420 kV Bus Reactor along with associated bays at Pugalur 400kV Substation and Asset-7: 2X125 MVAR, 420 kV Bus Reactor along with associated bays at Pugalur HVDC (GIS) 400kV Substation under System Strengthening-XXV in Southern Region
Hearing
 
15
333/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� 2019 for revision 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.
&
Approval under Regulation 76 and Regulation 77 of CERC (Terms and Conditions of Tariff) Regulations� 2019, �Power to Relax� and �Power to Remove Difficulty� for one-time reimbursement of unrecovered depreciation for Stage-1 of 400 kV Thyristor controlled series compensation project (Fact Device) on Kanpur-Ballabgarh 400 kV S/C line at Ballabgarh in Northern Region.
Hearing
 
16
332/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for Asset-1: Augmentation of 500 MVA 400/220kV ICT at Wardha Substation; Asset-2: Augmentation of 500 MVA 400/220kV ICT at Seoni Substation; Asset-3: Augmentation of 500 MVA 400/220kV ICT at Morena Substation and Asset-4: Conversion of 50 MVAr fixed line reactor at Bina (PG) end of Sagar (MP) � Bina (PG) 400 kV line into switchable line reactor under Western Region System Strengthening Scheme � WRSS XXIII
Hearing
 
17
331/MP/2022
Maithon Power Limited (MPL)
PETITION UNDER SECTION 79 (1) (b) OF THE ELECTRICITY ACT, 2003 SEEKING APPROVAL OF THE SECONDARY SUPPLEMENTARY POWER PURCHASE AGREEMENT DATED 10.02.2022 EXECUTED BETWEEN MAITHON POWER LIMITED (MPL) AND DAMODAR VALLEY CORPORATION (DVC) AS WELL AS SEEKING APPROVAL TO SIGN AND EXECUTE SUPPLEMENTARY/AMENDMENT POWER PURCHASE  AGREEMENTS WITH KERALA STATE ELECTRICITY BOARD (KSEB), TATA POWER DELHI DISTRIBUTION LIMITED (TPDDL) AND TATA POWER TRADING COMPANY LIMITED (TPTCL) FOR SUPPLY TO WEST BENGAL STATE ELECTRICITY DISTRIBUTION COMPANY LIMITED (WBSEDCL) TO PASS ON THE BENEFITS OF RATIONALIZED COAL LINKAGE TO THE DISTRIBUTION COMPANIES
Preliminary Scrutiny
 
18
330/TT/2022
TRANSMISSION CORPORATION OF TELANGANA LTD (TSTRANSCO)
Determination of ATC of Intra state lines of Telangana having more than 50% Interstate power.
Preliminary Scrutiny
 
19
329/TT/2022
MADHYA PRADESH POWER TRANSMISSION COMPANY LIMITED (MPPTCL)
Petition for determination of Transmission Tariff for the Transmission Lines owned by the Petitioner (MPPTCL) which have been held to be ISTS lines for the FY 2019-20 to FY 2023-24 for inclusion of these Assets in computation of Point of Connection Charges and Losses in accordance with the CERC (Terms & Conditions of Tariff) Regulations 2019 and (Sharing of Inter-State Transmission Charges and Losses), Regulations, 2020
Preliminary Scrutiny
 
20
328/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 
various assets covered under �Green Energy Corridors-Inter State Transmission Scheme (ISTS) Part-B� in WR & NR.
Hearing
 
21
327/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for Asset 1: 1 no. 125 MVAr, 400 kV Bus Reactor along with associated 400 kV bay at 400/220 kV Khandwa S/S, Asset 2: 1 no. 240 MVAr Bus Reactor along with 765kV bay at  765kV Solapur S/S, Asset 3: 1 no. 125 MVAR, 400  kV Bus Reactor along with associated 400 kV bays at 400/220 kV Rajgarh S/s , Asset 4: 1 no. 330 MVAr Bus Reactor along with 765kV bays at 765kV Wardha S/s, Asset 5: 1 no. 240 MVAr Bus Reactor along with 765kV bays at 765kV Aurangabad S/s, Asset 6: 1 no. 125MVAr 400kV Bus Reactor along with associated 400 kV bays at 400/220 kV  Champa Pooling split section, Asset 7: 1 no.  400/220 KV 500 MVA ICT along with associated Bays at 400/220 kV Jabalpur S/s, Asset 8: 1 no. 400/220 kV 500 MVA ICT along with associated bays at 400/220 kV Itarsi S/S under Western Region System Strengthening -XX (WRSS-XX).
Hearing
 
22
326/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for assets covered under "Transmission System for providing connectivity to RE projects at Bikaner (PG), Fatehgarh-II & Bhadla-II� in Northern Region.
Hearing
 
23
325/TT/2022
TRANSMISSION CORPORATION OF TELANGANA LTD (TSTRANSCO)
Petition under Section 79(1)(c) and (d) of the Electricity Act, 2003 for determination of tariff of the inter-State transmission lines connecting two states for the TSTRANSCO-owned transmission lines/system as per this Hon?ble Commission?s order dated 05.09.2018 in Petition No. 07/Suo-Motu/2017 and order dated 13.01.2020 in Petition No. 2/TT/2019 for inclusion in POC Transmission charges for the period FY 2014-15 to FY 2018-19 in accordance with the CERC (Terms and Conditions of Tariff) Regulations, 2014.
Hearing
 
24
324/MP/2022
OSMANABAD SOLAR ENEGRY LIMITED (OSEL)
Petition under Section 79(1)(c) read with Section 79(1)(f) of the Electricity Act, 2003 for seeking direction to Respondent No. 1 to forthwith pay the bills for supply of power for the months of April to July, 2022 under the PPA dated 27.01.2012 to the Petitioner and direction to Respondent Nos. 1, 4 & 5 to update their respective records of power scheduled by the Petitioner for the months of April to July, 2022, basis the energy accounts of Respondent No. 3.
Preliminary Scrutiny
 
25
323/TL/2022
Khandukhal Rampura Transmission Limited (KRTL)
APPLICATION UNDER SECTION 14, 15, 79 (1) (e) OF THE ELECTRICITY ACT, 2003 FOR GRANT OF TRANSMISSION LICENSE
Hearing
 
26
322/AT/2022
Khandukhal Rampura Transmission Limited (KRTL)
APPLICATION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TRANSMISSION TARIFF
Hearing
 
27
321/MP/2022
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 for grant of certificate of re-accreditation for RE-Generating Station to the Petitioner from 18.5.2021 and issue the Renewable Energy Certificates for energy generated from 18.5.2021 onwards.
Preliminary Scrutiny
 
28
320/MP/2022
M.P. Power Management Co. Ltd. (MPPMCL)
Petition under Section 79 of the Electricity Act, 2003 for direction to UP Power Corporation Ltd (UPPCL) to make payment of balance outstanding, accumulated out of part payment of twelve quarter interest free instalments, along with interest (to be applicable from commencement of payment of instalments) to the petitioner.
Preliminary Scrutiny
 
29
319/MP/2022
TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION (TANGEDCO)
Accounting of transmission charges as per CERC Sharing Regulations 2020.
Preliminary Scrutiny
63/IA/2022
30
318/MP/2022
nrssxxix transmission company limited (NRSSXXIX)
PETITION UNDER SECTION 79(1)(c) & 79(1)(f) OF THE ELECTRICITY ACT, 2003 AND ALL OTHER ENABLING PROVISIONS IN THIS REGARD, SEEKING A DIRECTION TO NRPC TO CERTIFY AVAILABILITY FACTOR FOR THE MONTHS OF JANUARY 2022 AND FEBRUARY 2022 BY EXCLUDING THE OUTAGE OF THE TRANSMISSION LINE (FROM 20.01.2022 TO 08.02.2022) FROM THE TOTAL TIME OF THE SAID TRANSMISSION LINE, IN ACCORDANCE WITH APPENDIX II - CLAUSE 5(i) OF THE CERC TARIFF REGULATIONS (PROCEDURE FOR CALCULATION OF TRANSMISSION SYSTEM AVAILABILITY FACTOR FOR A MONTH).
Preliminary Scrutiny
 
31
317/AT/2022
ER NER Transmission Limited (ETL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the ER NER Transmission Limited   (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Hearing
 
32
316/TL/2022
ER NER Transmission Limited (ETL)
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 with respect to Transmission License to ER NER Transmission Limited
Hearing
 
33
315/MP/2022
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 38 read with Section 79(1)(c), Section 79(1)(f), Section 79(1)(k) of the Electricity Act, 2003 read with Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2010, Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2020 and Clause 10.3 (g) of the Billing, Collection and Disbursement Procedure issued by CTUIL under CERC Sharing Regulations 2020 dated 01.01.2021 for recovery of interest from Central Transmission Utility of India on delay in reimbursement of excess Transmission Charges paid by Sembcorp Energy India Limited towards Bill of Supply for PoC Bill-1 for the month of October 2020 and November 2020 raised by CTUIL.
Preliminary Scrutiny
 
34
314/MP/2022
Netra Wind Private Limited (NWPL)
Petition under Section 79 of the Electricity Act, 2003 for (i) approval of "Change in Law"; and (ii) consequential relief to offset the financial/ commercial impact of the "Change in Law" event i.e., increase in the rate of Goods and Services Tax from 5% to 12% by way of Notification No. 8/2021- Central Tax (Rate) dated 30.09.2021 issued by Ministry of Finance, Government of India, in terms of Article 12 of the Power Purchase Agreement dated 21.01.2019 between Netra Wind Private Limited and Solar Energy Corporation of India Limited
Preliminary Scrutiny
 
35
313/MP/2022
M/s Hindustan Power Exchange Ltd HPX
Petition under Regulation 14 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 and under Regulations 54, 55 and 56 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 seeking additional time period to achieve and maintain the Net Worth criteria as set out under Regulations 14of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021.
Preliminary Scrutiny
 
36
312/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for Asset-1: OPGW link for LILO of Lonikhand-Kalwa at Navi Mumbai TL (Central sector), Asset 2: OPGW link for Vapi-Kudus (upto LILO of Kala from Vapi) TL (Central sector), Asset 3: OPGW link for 220kV Kawas-Vav and 220kV Kawas � Navsari TL (Central sector) & Asset 4: OPGW link for 220kV Bhopal-Govindpur SLDC (MPPTCL) TL (State sector) under Establishment of Fibre Optic Communication System under Master Communication Plan in Western Region.
Hearing
 
37
311/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for assets covered under "Transmission system for Solar Energy Zone in Rajasthan" in Northern Region.
Hearing
 
38
47/RP/2022 in 676/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition
Preliminary Scrutiny
 
39
310/MP/2022
IndiGrid Solar-I (AP) Private Limited FRVAP
A petition under Section 79 (1) (b), 79 (1) (f) and Section 79 (1) (f) (k) of the Electricity Act, 2003 before the Central Electricity Regulatory Commission for seeking compensation against additional cost incurred on account of implementation of the Goods and Services Tax Law vide Notification No. 12/2017 as a �Change in Law Event� in terms of Article 12 of the Power Purchase Agreements dated 05.10.2016 executed between INDIGRID SOLAR-I (AP) PRIVATE LIMITED and Solar Energy Corporation of India Limited
Preliminary Scrutiny
 
40
309/MP/2022
Teestavalley Power Transmission Limited (TPTL)
Petition under Regulation 35(3)(c) of the CERC (Terms and Condition of Tariff) Regulations. 2019 for approval and recovery of Security Expenses for the Transmission System for the period from 1.04.2019 to 31.03.2024.
Preliminary Scrutiny
 
41
308/MP/2022
Avaada Sustainable RJProject Private Limited (AvaadaSustainableRJProject)
Petition under Section 79 of Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 08.06.2020 filed on behalf of Avaada Sustainable RJProject Private Limited and Solar Energy Corporation of India Limited seeking declaration that change in Goods and Services Tax from 5% to 12% w.e.f. 01.10.2021 on account of amendment to Notification Nos. 1/2017- Central Tax (Rate), 01/2017- Integrated Tax (Rate) dated 28.06.2017 and Finance Department (Govt. of Rajasthan) Notification No. F.12(56)FD/Tax/2017-Pt- I-40 dated 29.06.2017 by way of Notification No. 8/2021- Central Tax (Rate), Notification No. 8/2021- Integrated Tax (Rate) dated 30.09.2021 and Finance Department (Govt. of Rajasthan) Notification No. F.12(1)FD/Tax/2021-60 dated 30.09.2021 as a Change in Law event under Article 12 of the PPA and to direct Solar Energy Corporation of India Limited to compensate along with applicable carrying cost towards additional expenditure incurred on account of increase in rate of Goods and Services tax, paid by the Petitioner and to restitute Avaada Sustainable RJProject Private Limited to the same economic position as it would have been prior to the Notifications dated 30.09.2021
Preliminary Scrutiny
 
42
307/MP/2022
North Eastern Regional Load Despatch Centre (NERLDC)
Mid-term true-up Petition under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 13 (3) of Central Electricity Regulatory Commission (Fees & Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for Mid-term truing up of NERLDC Fees & Charges for the control period 2019-24
Preliminary Scrutiny
 
43
46/RP/2022 in 373/MP/2019
SB ENERGY FOUR PRIVATE LIMITED (SBEFPL)
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 alongwith the applicable provisions of law, seeking review of the Order dated 23.08.2022 passed by this Hon?ble Commission in Petition No. 373/MP/2019 in light of the error apparent on the face of the record
Preliminary Scrutiny
 
44
306/MP/2022
UTTARAKHAND POWER CORPORATION LIMITED (UPCL)
Petition under Section 19 of the Electricity Act, 2003 read with Regulation 20 of the Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of Trading Licence and other related matters) Regulations, 2020 inter alia seeking punitive action against and revocation of trading license of M/s Kreate Energy (I) Pvt Ltd.
Preliminary Scrutiny
 
45
305/MP/2022
R.K.M Powergen Private Limited (RKMPPL)
PETITION UNDER SECTION 79, INCLUDING SECTIONS 79(1)(B) AND 79(1)(F) OF THE ELECTRICITY ACT, 2003 SEEKING SETTING ASIDE OF THE NOTICES DATED 04.10.2022 AND 19.10.2022 ISSUED BY RESPONDENT NO. 1/ HARYANA POWER PURCHASE CENTRE PURPORTEDLY TO TERMINATE THE POWER PURCHASE AGREEMNT (PPA) DATED 18.05.2022 EXECUTED BETWEEN PETITIONER AND RESPONDENT NO. 1, BEING UNLAWFUL AND INCONSISTENT WITH ARTICLE 19(2) AND ARTICLE 19(1) OF PPA
Hearing
 
46
45/RP/2022 in 279/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Review petition under Section 94 (1) (f) of the Electricity Act, 2003 read with Regulations 103(1) and 103 (2) of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999, and Regulations 76 (Power to Relax) and 77 (Power to Remove Difficulty) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019, seeking review of Order dated 29.08.2022 passed by the Hon?ble Commission in Petition No. 279/GT/2020 for revision of Auxiliary Energy/Power Consumption (AEC/APC) allowed for the Tripura Gas Based Power Plant (101MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong for the period 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
 
47
44/RP/2022 in 143/GT/2020
NHPC LTD
Review petition against part of the order dated 29.08.2022 in petition no 143/GT/2020 passed by the Hon'ble Commission in the matter of truing up of tariff for the tariff period 2014-19 in respect of Bairasiul Power Station (180 MW),  under section 94(1)(f) of the Electricity Act, 2003 and Regulation 113 of the CERC Conduct of Business Regulations, 1999.
Preliminary Scrutiny
 
48
304/MP/2022
NHPC LTD
Petition under section 61(d), 79 & 94 of the Electricity Act, 2003 read with regulations 79, 86, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 44 of CERC (Terms & Conditions of Tariff) Regulations, 2009, Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 and Regulation 76 & 77 of CERC (Terms & Conditions of Tariff) Regulations, 2019 for recovery of additional income tax paid by NHPC Limited on account of Advance Against Depreciation (AAD) since 01.04.2009 from the beneficiaries of 8 generating stations.
Preliminary Scrutiny
 
49
303/TT/2022
Essar Power Transmission Company Limited (EPTCL)
Petition under section 79(1)(b) of the Electricity Act, 2003
Preliminary Scrutiny
 
50
302/MP/2022
THDC India Limited (THDCIL)
Petition under section 79(1)(f) of the Electricity Act 2003 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 water tax as a result of operation of the �Uttarakhand Water Tax on Electricity Generation Act, 2012� (AdhiniyamSankhya 09 of 2013)in terms Power Purchase Agreements entered by THDC India Limited in relation to Tehri Hydro Electric Power Project (1000 MW) and Koteshwar HEP (400 MW) with different beneficiaries read with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 and Order dated 12.07.2022 passed in Special Appeal No. 149 of 2021 by Hon�ble High Court of Uttarakhand.
Preliminary Scrutiny
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
51
43/RP/2022 in 282/GT/2020
NHPC LTD
Review of the part of the order dated 14.08.2022 in petition no. 282/GT/2020, passed by the Hon?ble Commission in the matter of truing up of tariff for the tariff period 2014-19 and determination of tariff for the period 2019-24 in respect of Nimoo Bazgo Power Station (45 MW), under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Preliminary Scrutiny
 
52
301/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: The Bus splitting scheme at Moga Substation under �Transmission Scheme for controlling high loading and high short circuit level at Moga Substation�
Hearing
 
53
300/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 765 kV Line Bays and 240 MVAr Switchable Line Reactor at Raichur and Sholapur Sub-stations Under ?Line bays and reactor at POWERGRID sub-station for Raichur ? Sholapur transmission line for Synchronous interconnection between SR and WR?
Hearing
 
54
299/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Fibre Optic communication system (847.124 km) in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links
Hearing
 
55
298/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 Assets under Strengthening Scheme in Northern Region in Northern Region.
Hearing
 
56
297/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Revised Petition, as directed vide order dated 24.12.2021 in Petition no. 135/TT/2020, for approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  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 combined asset associated with Western Region Strengthening Scheme VI  in Western region.
Hearing
 
57
296/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for 2 Nos. 765 kV line bays at Raigarh (Tamnar) POWERGRID pooling station And 2 Nos. 765 kV line bays at 765kV Dharamajaygarh  POWERGRID pooling station (For Termination of Dharamajaygarh PS section B ? Raigarh (Tamnar) PS 765 kV D/c line, Under TBCB) under Additional System for Power Evacuation from Generation Projects pooled at Raigarh (Tamnar) Pool.
Preliminary Scrutiny
 
58
295/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CECERC (Terms and Conditions of Tariff) Regulations,2014 and CERC (Terms and Conditions of Tariff) Regulations�  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 Series Compensation on Panki- Muradnagar 400 KV S/C line of UPPCL in Northern Region
&
Approval under Regulation 76 and Regulation 77 of CERC (Terms and Conditions of Tariff) Regulations� 2019, �Power to Relax� and �Power to Remove Difficulty� for one-time reimbursement of unrecovered depreciation for Series Compensation on Panki- Muradnagar 400 KV S/C line of UPPCL in Northern Region
Preliminary Scrutiny
 
59
294/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 

In respect of Assets under the scheme �Fiber Optic Communication system for central sector Sub-stations & Generating Stations in Southern Region.�
Preliminary Scrutiny
 
60
293/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for Asset-1: Conversion of existing 2x63MVAR Line Reactors at Bhachau end of Bhachau ? EPGL 400kV D/c line to Switchable Line Reactors along with two nos. of 400kV Reactor bays associated with Part A: PG works associated with Western Region Strengthening Scheme - 21 and Asset-2: 1 No. 220 kV GIS Line Bay at Bhuj S/S associated with Part-B: Extension works at Bhuj PS for interconnection of RE projects under ?Extension works at POWERGRID Substations for interconnection of RE projects?
Preliminary Scrutiny
 
61
292/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 2 Nos. 220kV Line bays at Saharanpur S/s under scheme named as 2 Nos. 220kV Line bays at Saharanpur (PG).
Preliminary Scrutiny
 
62
291/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�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset (01 nos) under �Transmission System for Transfer of Power from generation projects in Sikkim to NR/WR (Part � B)'' in Eastern Region.
Preliminary Scrutiny
 
63
290/TT/2022
ODISHA POWER TRANSMISSION CORPORATION LIMITED (OPTCL)
Petition for approval of Tariff of two nos of non- ISTS Lines, namely 220kv Joda-Ramchandrapur (SC) and 220kv SC Jindal-Jamshedpur(DVC) lines of OPTCL  and inclusion in PoC(Point of Connection) Charges and Losses  in accordance with CERC(Sharing of Inter-State Transmission Charges and Losses) Regulations,2010  as per order dated 12.05.2017 in Suo-Motu Petition No-12/SM/2017.
Hearing
 
64
42/RP/2022 in 284/GT/2020
NHPC LTD
Review of the part of the order dated 18.08.2022, passed by the Hon'ble Commission in the matter of truing up of tariff for the tariff period 2014-19 and determination of tariff for the period 2019-24 in respect of Dhauliganga Power Station (280 MW), under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Preliminary Scrutiny
 
65
288/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Revised petition for approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations� 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 Solapur (STPP) - Solapur (PG) T/L along with bay extension at Solapur (PG) S/S & Asset II-Extension of 400/220kV Solapur S/S - Augmentation of Substation by 500 MVA (3rd) Transformer (by Shifting of 500 MVA Transformer from Wardha to Solapur) under �Transmission System for Solapur STPP (2x660 MW)� in Western Region.
Preliminary Scrutiny
 
66
287/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Regulation 4(1) of Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulation, 2020, read with the directions given in the (a) Order dated 30.06.2021 of the Hon?ble Commission in 495/MP/2020 intimating about continuation of Telecommunications and Digital Technology Businesses in accordance with the 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 & (b) Order dated 10.07.2021 of the Hon?ble Commission in 494/MP/2020 seeking prior approval of the Hon?ble Commission to undertake existing Telecommunications and Digital Technology business of Petitioner, through its  wholly owned subsidiary company.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
67
286/MP/2022
JSW RENEW ENERGY LIMITED (JSWRE)
JSW RENEW ENERGY LIMITED VERSUS SOLAR ENERGY CORPORATION OF INDIA LIMITED AND ORS. - CHANGE IN LAW
Preliminary Scrutiny
 
68
285/TD/2022
VEH GLOBAL INDIA PRIVATE LIMITED (VEHGlobal)
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.
Order Reserved- Additional information for final order to be filed by Petitioner
 
69
284/MP/2022
NTPC Renewable Energy Limited (NTPCREL)
PETITION UNDER SECTION 79(1)(a) & (f) OF THE ELECTRICITY ACT, 2003 AND  REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 READ WITH ARTICLE 8 OF THE POWER PURCHASE AGREEMENT DATED 23.04.2021
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
70
283/MP/2022
JSW RENEW ENERGY LIMITED (JSWRE)
JSW RENEW ENERGY LIMITED VERSUS SOLAR ENERGY CORPORATION OF INDIA LIMITED AND ANR. -CHANGE IN LAW
Preliminary Scrutiny
 
71
282/MP/2022
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under Section 79(1)(f) read with Section 19 of the Electricity Act, 2003 read with Regulation 9,19 & 20  of the CERC (Procedure, Terms and Conditions for Grant of Trading License and Other Related Matters) Regulations, 2020 Seeking recovery of penalty for less return of power by the respondent as per Banking agreement Dated 05.04.2022 and Seeking Revocation of the Inter-State Trading License Granted to M/s Kreate Energy (I) Pvt. Ltd. (Formerly Mittal Processors Pvt. Ltd.).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
72
281/MP/2022
Power System Operation Corporation Ltd (POSOCO)
Application under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 13 (3) of Central Electricity Regulatory Commission (Fees & Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for Mid-term truing up of NLDC Fees & Charges for the control period 2019-24.
Preliminary Scrutiny
 
73
41/RP/2022 in 159/TT/2021
Haryana Vidyut Prasaran Nigam Limited (HVPNL)
Petition under section 94 of electricity act read with rule 104 of CERC (Conduct of business regulations, 2013) for review
Preliminary Scrutiny
 
74
280/MP/2022
Power Company of Karnataka Limited (PCKL)
Petition under Section 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 read with Regulation 13(11) of the CERC (Sharing of Inter-State Transmission Charges and Losses) Regulations,2020, Procedure No.5.12 of NLDC�s Procedure for Computation and sharing of Inter-State Transmission System Charges and Regulation 111 to 113 & 115 of CERC ( Conduct of Business Regulations) 1999 for directions to NLDC to implement the provisions of Sharing Regulations 2020 and detailed procedure and to exclude the quantum of power drawn using State Transmission Lines from the bus-bar of the Generating Station TPS (3X800 MW in phase-1) of NTPC Limited, drawn through State Transmission Network from the total LTA considered for computation of ISTS charges and losses.
Preliminary Scrutiny
 
75
279/MP/2022
NTPC Renewable Energy Limited (NTPCREL)
PETITION UNDER SECTION 79(1a) & (f) OF THE ELECTRICITY ACT, 2003 AND  REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999  READ WITH ARTICLE 8 OF THE POWER PURCHASE AGREEMENT DATED 30.01.2021 EXECUTED BETWEEN THE PARTIES
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
76
278/MP/2022
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under Section 79(1)(f) read with Section 19 of the Electricity Act, 2003 read with Regulation 9,19 & 20  of the CERC (Procedure, Terms and Conditions for Grant of Trading License and Other Related Matters) Regulations, 2020 Seeking recovery of penalty for less return of power by the respondent as per Banking agreement Dated 17.03.2022 and Seeking Revocation of the Inter-State Trading License Granted to M/s M/s Arunachal Pradesh Power Corp. Pvt. Ltd.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
77
277/MP/2022
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under Section 79(1)(f) read with Section 19 of the Electricity Act, 2003 read with Regulation 9,19 & 20  of the CERC (Procedure, Terms and Conditions for Grant of Trading License and Other Related Matters) Regulations, 2020 Seeking recovery of penalty for less return of power by the respondent as per Banking agreement Dated 29.03.2022 and Seeking Revocation of the Inter-State Trading License Granted to M/s Svaryu Energy Ltd. (Formerly Refex Energy Limited.).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
78
276/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition for in - principle approval for incurring Additional capital expenditures (ACE) during 2019-24 block towards Reconstruction of Residential/Non-Residential Buildings under clause 25 (2) (c) of the CERC (Terms and Conditions of Tariff) Regulations, 2019
Preliminary Scrutiny
 
79
275/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 ?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.
Preliminary Scrutiny
 
80
274/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I:+/-300 MVAR STATCOM at 400kV Lucknow S/s (DOCO: 25.12.2020) under �Provision of STATCOM at Nalagarh & Lucknow in Northern region�.
Preliminary Scrutiny
 
81
273/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 various assets covered under �Installation of Bus Reactor & ICT in Western Region� in Western Region.
Order reserved
 
82
271/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, 2019 for determination of Transmission Tariff from DOCO to 31.03.2024 for Establishment of Two 765kV GIS Bays along with Line Reactor (non ? Switchable) at Varanasi GIS end and Two 765kV AIS Bays at Vindhayachal Pooling S/S for termination of  D/C 765KV Vindhayachal Pooling- Varanasi GIS Line.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
83
270/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 Purchase Orders dated 04.02.2016 and 20.07.2018 for recovery of Late Payment Surcharge payable by distribution companies of State of Telangana to Sembcorp Energy India Limited for delayed payment.
Preliminary Scrutiny
 
84
269/MP/2022
Azure Power Maple Private Limited (APMPL)
A petition under section 79 of the Electricity Act, 2003 for seeking an appropriate adjustment/ compensation to offset financial/ commercial impact of Change in Law events on account of increase in the rate of goods and services tax from 5% to 12 % by way of Notification No. 8/2021- central tax (rate) dated 30.09.2021, in terms of Article 12 of the Power Purchase Agreement dated 17.09.2019 between M/s Azure Power Forty-One Private Limited and Solar Energy Corporation of India Limited.
Preliminary Scrutiny
 
85
268/MP/2022
Azure Power Forty Three Private Limited (Azure43)
A petition under section 79 of the Electricity Act, 2003 for seeking an appropriate adjustment/ compensation to offset financial/ commercial impact of Change in Law events on account of increase in the rate of goods and services tax from 5% to 12 % by way of Notification No. 8/2021- central tax (rate) dated 30.09.2021, in terms of Article 12 of the Power Purchase Agreement dated 17.09.2019 between M/s Azure Power Forty-One Private Limited and Solar Energy Corporation of India Limited.
Preliminary Scrutiny
 
86
267/MP/2022
Azure Power Forty One Private Limited (APFOPL)
A petition under section 79 of the Electricity Act, 2003 for seeking an appropriate adjustment/ compensation to offset financial/ commercial impact of Change in Law events on account of increase in the rate of goods and services tax from 5% to 12 % by way of Notification No. 8/2021- central tax (rate) dated 30.09.2021, in terms of Article 12 of the Power Purchase Agreement dated 17.09.2019 between M/s Azure Power Forty-One Private Limited and Solar Energy Corporation of India Limited.
Preliminary Scrutiny
 
87
40/RP/2022 in 192/GT/2020
NTPC SAIL POWER COMPANY  LIMITED (NSPCL)
Review of the Order dated 04.08.2022 passed by the Hon?ble Commission in Petition No. 192/GT/2020 titled as 'NTPC SAIL Power Company Ltd. v. DNH Power Distribution Corporation Ltd. & Ors.'.
Additional information as per Interim Order to be filed by Petitioner,Respondent
 
88
265/MP/2022
ARUNACHAL PRADESH POWER CORPORATION PVT LTD (APPCPL)
Petition under Section 79(1)(c) and (f) of the Electricity Act, 2003 for adjudication of disputes
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
58/IA/2022
89
264/MP/2022
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 15.08.2020 passed in Petition No. 158/MP/2019; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 15.08.2020 passed by the Commission in Petition No. 158/MP/2019
Preliminary Scrutiny
 
90
263/MP/2022
M.P. Power Management Co. Ltd. (MPPMCL)
Petition under Section 79 of the Electricity Act, 2003 for direction to Odisha Power Transmission Co. Ltd (OPTCL) to make refund of excess paid wheeling charges & short term open access charges along with interest in respect of its transmission system of 220 KV D/C Rourkela -Tarkera - Budhipadar - Korba (Budhipadar - Korba Circuit 2 & 3 - Odisha portion) line and associated S/S bays to the Petitioner.
Preliminary Scrutiny
 
91
262/MP/2022
Rising Sun Energy K Private Limited (RSEKPL)
Petition under Section 79 of the Electricity Act, 2003 and Article 12 read with Article 16.3.1 of the Power Purchase Agreement dated 30.03.2021 executed by the Petitioner and NTPC Limited, seeking relief on account of Change in Law viz. Notifications issued by the Government of India and Government of Rajasthan increasing the Goods and Services Tax rates relating to setting up of solar power projects with effect from 01.10.2021 and Office Memorandum No. 283/3/2018-GRID SOLAR dated 09.03.2021 issued by the Ministry of New and Renewable Energy, Government of India imposing Basic Customs Duty on the import of solar photovoltaic cells and modules with effect from 01.04.2022
Hearing
 
92
261/MP/2022
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 seeking an in-principle approval of the additional Capital Expenditure to be incurred on account of installation of De-NOx System necessitated by a ?Change in Law? event i.e., Environment (Protection) Amendment Rules, 2015 dated 07.12.2015, Environment (Protection) Amendment Rules, 2018 dated 28.06.2018, Environment (Protection) Amendment Rules, 2020 and Environment (Protection) Amendment Rules, 2021 issued by the Ministry of Environment, Forest and Climate Change read with the letter dated 01.10.2021 issued by Maharashtra Pollution Control Board.
Preliminary Scrutiny
 
93
258/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition for in principle approval for inclusion of Additional Capitalization expenditure for replacement of equipment�s at Vindhyachal S/s under section 25(2) of the CERC (Terms and Conditions of Tariff) Regulations, 2019 in the matter of 400 kV S/C Singrauli-Vindhyachal Transmission Link alongwith (2x250 MW) HVDC Back to Back at Vindhyachal between NR and WR for tariff block 2019-24 and beyond.
Preliminary Scrutiny
 
94
257/MP/2022
Rajasthan Steel Chamberr (RSC)
APPLICATION UNDER SECTION 142 AND 146 OF THE ELECTRICITY ACT, 2003 FOR ISSUING NECESSARY DIRECTIONS AGAINST THE ABOVE NAMED RESPONDENTS FOR NON ? COMPLIANCE OF THE ORDER DATED 29/09/2017 OF THIS HON?BLE COMMISSION IN PETITION NO. 15/MP/2016 AND INITIATING PENAL ACTION AGAINST THE RESPONDENTS.
Preliminary Scrutiny
 
95
39/RP/2022 in 482/TT/2020
Damodar Valley Power Consumers Association (DVPCA)
Review Petition against Order dated 10.6.2022 passed by ld. CERC in Petition No. 482/TT/2020.
Preliminary Scrutiny
 
96
38/RP/2022 in 112/GT/2020
NTPC Limited
Petition under section 94 of the Electricity Act, 2003 read with Regulations-103, 111 and 114 of the Central Electricity Regulatory Commission (Conduct Of Business) Regulations, 1999 and Order 47 Rule 1 of the Code of Civil Procedure, 1908 for Review of the order dated 22.03.2022 passed by Hon?ble Commission in Petition No. 112/GT/2020 in respect of revision of tariff of Rihand Super Thermal Power Station Stage-II (1000 MW) for the period from 01.04.2014 to 31.03.2019.
Preliminary Scrutiny
 
97
37/RP/2022 in 362/GT/2020
NTPC Limited
Petition under Section 94 (1) (f) of the Electricity Act, 2003 read with Regulation 103 of the CERC (Conduct of Business) Regulations, 1999 and Order 47 Rule 1 of the Code of Civil procedure , 1908 for review of the Order dated 21.04.2022 passed by Hon?ble Commission in Petition No 362/GT/2020  in the matter of approval of truing up of tariff of Kahalgaon Super  Thermal Power Station, Stage-II (1500 MW) for the period 1.4.2014 to 31.3.2019.
Preliminary Scrutiny
 
98
256/MP/2022
Punjab State Power Corporation limited (PSPCL)
PETITION UNDER SECTION 79(1)(f) OF THE ELECTRICITY ACT, 2003 SEEKING (I) RECOVERY OF FIXED CHARGES PAID BY THE PETITIONER TO THE RESPONDENT FOR THE ANTA, AURIYA AND DADRI POWER PLANTS OF THE RESPONDENT FOR THE PERIOD FROM 12.8.2021 TILL 12.2.2022 AND OTHER INCIDENTAL CHARGES AND (II) A DECLARATION THAT THE PETITIONER IS NOT LIABLE TO BEAR ANY SHARE IN THE TAKE-OR-PAY LIABILITY THAT MAY BE IMPOSED ON THE RESPONDENT BY GAS AUTHORITY OF INDIA LTD. IN FUTURE FOR THE ANTA, AURIYA AND DADRI POWER PLANTS OF THE RESPONDENT.
Preliminary Scrutiny
 
99
255/MP/2022
TORRENT SOLARGEN LIMITED (TPL_Solargen)
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 read with Article 12 of the long-term Power Purchase Agreement dated 03.05.2019 entered into between Torrent Solargen Limited and Solar Energy Corporation of India Limited for approval of Change in Law events and consequential compensation.
Preliminary Scrutiny
 
100
254/AT/2022
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 1200 MW Grid-Connected Solar PV Power Project at Village- Kalijal & Matuon ki dhani, Tehsil- Shiv, District- Barmer and at Village Rawadi Chak, Tehsil- Fatehgarh, District- Jaisalmer in Rajasthan as per the Standard Bidding Guidelines of Ministry of Power, GOI dated 03.08.2017 and its amendments thereof.
Hearing
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
101
253/MP/2022
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition under Section 79 of the Electricity Act, 2003 read with Articles 11 & 22 of the Pilot Agreement for Procurement of Power dated 25.02.2019 and Pilot Power Supply Agreement dated 26.02.2019 seeking directions to PTC/Haryana Power Purchase Centre to make payment of Rs. 12,64,54,644/- claimed under Tariff Invoice dated 02.05.2020 raised by MB Power for the month of April 2020 in terms of the PPA.
Hearing
 
102
252/MP/2022
LANCO KONDAPALLI POWER LIMITED (LANCOKONDAPALLI)
Miscellaneous Petition
Preliminary Scrutiny
 
103
251/MP/2022
LANCO KONDAPALLI POWER LIMITED (LANCOKONDAPALLI)
Miscellaneous Petition
Preliminary Scrutiny
 
104
250/MP/2022
LANCO KONDAPALLI POWER LIMITED (LANCOKONDAPALLI)
Miscellaneous Petition
Preliminary Scrutiny
 
105
249/MP/2022
LANCO KONDAPALLI POWER LIMITED (LANCOKONDAPALLI)
Miscellaneous Petition
Preliminary Scrutiny
 
106
248/AT/2022
Neemuch Transmission Limited (NTL)
Application under Section 63 of the Electricity Act, 2003 for Adoption of Transmission Charges with respect to the Transmission System being established by the Neemuch Transmission Limited  (a 100% wholly owned subsidiary of Power Grid Corporation of India Limited)
Order reserved
 
107
247/TL/2022
Neemuch Transmission Limited (NTL)
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 with respect to Transmission License to Neemuch Transmission Limited
Order reserved
 
108
36/RP/2022 in 182/MP/2020
Odisha Generation Phase II Transmission Limited (ogptl)
Review petition seeking review of Order dated 28.08.2022 in Petition 182/MP/2020 as per Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
109
246/MP/2022
Maharashtra State Electricity Distribution Company Limited (MSEDCL)
PETITION UNDER SECTION 79(1)(b) AND (f) READ WITH SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADJUDICATION AND DIRECTIONS WITH REGARDS TO THE POWER PURCHASE AGREEMENT DATED APRIL 22, 2007 WITH COASTAL GUJARAT POWER LIMITED
Hearing
 
110
35/RP/2022 in 625/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition on behalf of Power Grid seeking review of the Order dated 31.05.2022 passed in Petition No. 625/TT/2020
Preliminary Scrutiny
 
111
12/SM/2022
Suo Motu
Non Compliance of the Central Electricity Regulatory Commission(Payment of Fees) Regulations,2012 and the  Central Electricity Regulatory Commission(Procedure, Terms and Conditions for grant of trading licence and other related matters)Regulations,2020
Preliminary Scrutiny
 
112
245/AT/2022
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR THE SOLAR POWER PROJECTS (TRANCHE-IX) CONNECTED TO THE INTER-STATE TRANSMISSION SYSTEM (ISTS) AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES OF GOVERNMENT OF INDIA
Hearing
 
113
244/MP/2022
Power System Operation Corporation Ltd (POSOCO)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for NLDC for the financial year 2020-21
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
114
243/MP/2022
DB Power Limited (DBPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for recovery of Late Payment Surcharge on the Monthly Bills of the Petitioner
Preliminary Scrutiny
 
115
242/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
In - principle approval for incurring Additional capital expenditures (ACE) during 2019-24 block towards replacement of transformers /Reactors under clause 25 (2) (c) of the CERC (Terms and Conditions of Tariff) Regulations, 2019.
Preliminary Scrutiny
 
116
241/MP/2022
NHPC LTD
Miscellaneous Petition against Approval of Tariff under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for truing up of transmission tariff of 2014-19 period under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 and determination of transmission tariff for 2019-24 period under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for 220 kV Kishenganga-Amargarh D/C line on M/C tower under the scheme ?Transmission System associated with Kishenganga HEP? in the Northern Region
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
117
240/MP/2022
Tata Power Delhi Distribution Limited (TPDDL)
Petition under Section 79(1)(a), (b) & (f) of the Electricity Act, 2003 read with Regulation 17 of CERC (Terms and Conditions of Tariff) Regulations, 2019 owing to completion of 25 years of operations from Commercial Operations Date of NTPC�s three (3) Gas Power Stations namely Anta, Auraiya & Dadri
Preliminary Scrutiny
 
118
239/MP/2022
North Eastern Regional Load Despatch Centre (NERLDC)
Application for approval of Performance Linked Incentive for NERLDC for the financial year 2019-20.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
119
238/MP/2022
Western Regional Load Despatch Centre (WRLDC)
Application under sub-section (4) of section 28 of Electricity Act 2003 read with  Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for WRLDC for the financial year 2020-21
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
120
237/MP/2022
North Eastern Regional Load Despatch Centre (NERLDC)
Application for approval of Performance Linked Incentive for NERLDC for the financial year 2020-21
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
121
236/MP/2022
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for ERLDC for the financial year 2020-21.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
122
235/AT/2022
SOLAR ENERGY CORPORATION OF INDIA LIMITED (SECI)
PETITION UNDER SECTION 63 OF THE ELECTRICITY ACT, 2003 FOR ADOPTION OF TARIFF FOR RENEWABLE ENERGY PROJECTS CONNECTED TO INTER-STATE TRANSMISSION SYSTEM (ISTS) WITH ASSURED PEAK POWER SUPPLY IN INDIA AND SELECTED THROUGH COMPETITIVE BIDDING PROCESS AS PER THE GUIDELINES OF THE GOVERNMENT OF INDIA
Hearing
 
123
234/MP/2022
PTC India Limited
Petition under Sections 79(1)(b) and 79(1)(f) of the Electricity Act, 2003, read with the Pilot Power Supply Agreement (PPSA) dated 27.10.2018 executed between the Petitioner and the Respondent No.1/TANGEDCO for supply of 550 MW of power from the power plant of Respondent No.2/IL & FS Tamil Nadu Power Company Ltd, seeking (i) payment of the outstanding amount on account of  monthly supply bills along with  late payment surcharge;  (ii) quashing of the termination notice dated 29.03.2022 and (iii) payment of  Interest on Debt and O & M expenses  as determined by this Hon?ble Commission
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
124
233/MP/2022
HPCL BIOFUELS LIMITED (HBL)
Petition under Section 79(1)(k) of the Electricity Act, 2003 and Regulations 3, 10 & 17 and 18 of Central Electricity Regulatory Commission (Terms and Conditions for recognition and issuance of Renewable Energy Certificate for Renewable Energy Generation) Regulations, 2022, seeking condonation of delay in complying with the procedure for issuance of renewable energy certificates, and to thereafter direct the Respondent to issue the certificates due to the Petitioner.
Order reserved
 
125
232/MP/2022
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
SRLDC PLI petition for 2019-20
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
126
34/RP/2022 in 426/GT/2020
NTPC Limited
Petition under section 94 of the Electricity Act, 2003 read with Regulations-103, 111 and 114 of the Central Electricity Regulatory Commission (Conduct Of Business) Regulations, 1999 and Order 47 Rule 1 of the Code of Civil Procedure, 1908 for Review of the order dated 08.04.2022 passed by Hon�ble Commission in Petition No. 426/GT/2020 in respect of approval of  tariff of Rihand Super Thermal Power Station Stage-II (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Preliminary Scrutiny
 
127
231/MP/2022
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
SRLDC PLI petition for 2020-21
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
128
230/MP/2022
EIDPARRYINDIALIMITED
Petition under Section 79 (1) (f) of the Electricity Act, 2003 in relation to non-payment of Fixed charges by truing annualized threshold PLF of 55% as per the Tariff determined by the Hon'ble State Commission to M/s. E1D Parry (India) Limited under Power Purchase Agreement.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
129
229/MP/2022
Rajasthan Sun Technique Energy Private Ltd (RSTEPL)
Power Purchase Agreement 8th January 2011 (?PPA?) entered into between NTPC Vidyut Vyapar Nigam Limited and Rajasthan Sun Technique Energy Pvt Ltd and passing of consequential reliefs in accordance with the judgment dated 26.07.2022 passed by the Appellate Tribunal for Electricity in Appeal No. 35 of 2018
Preliminary Scrutiny
 
130
228/MP/2022
M/s Hindustan Power Exchange Ltd HPX
Petition under Regulation 17(12) of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021  and under Regulations 54, 55 and 56 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 seeking additional time period in order to meet the compliances set out under Regulations 17 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021.
Preliminary Scrutiny
 
131
227/MP/2022
ReNew wind energy (AP2) private limited (ReNewAP2)
Petition under Section 79 of the Electricity Act, 2003  seeking to set aside Transmission Charges bills raised by CTUIL and declaration that the Petitioners stands discharged from performance under, Transmission Service Agreement dated 29.01.2018, LTA Agreement dated 29.01.2018 (Tranche 1), Agreement for Long Term Access dated 06.09.2018 (Tranche 2) and Bipartite Connection Agreement dated 11.01.2019 executed between ReNew Power Pvt. Ltd. and Central Transmission Utility of India Ltd. (earlier Power Grid Corporation of India Ltd.) on account of Force Majeure and impossibility of performance under the Power Purchase Agreement dated 23.05.2022 executed with Solar Energy Corporation of India Ltd and consequential relief thereto.
Reply / additional information as per ROP to filed by Petitioner,Respondent
55/IA/2022
132
226/MP/2022
NARMADA SWITCHGEAR PVT LTD (NSPL)
PETITION UNDER SECTION 79 (1) (k) READ WITH REGULATION 15 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS FOR RECOGNITION AND ISSUANCE OF RENEWABLE ENERGY CERTIFICATE FOR RENEWABLE ENERGY GENERATION) REGULATIONS, 2010 DATED 14.01.2010 READ WITH THE DETAILED PROCEDURE ISSUED IN TERMS OF REGULATION 3 (3) OF THE SAID REGULATIONS AND ITS SUBSEQUENT AMENDMENTS/REVISIONS FOR RELAXATION OF THE PROVIONS OF THE MODIFIED DETAILED PROCEDURE DATED 16.03.2018
Hearing
 
133
225/MP/2022
NTPC Limited
Petition under Section 79(1)(a) of the Electricity Act, 2003 read with 76 and 77 of the CERC (Terms and Conditions of Tariff) Regulations, 2019 praying for declaration of Deemed Availability for the period from  10.05.2021 to 22.06.2021 in respect of Rihand Super Thermal Power Station Stage-II (2X500 MW).
Preliminary Scrutiny
 
134
224/MP/2022
Power Company of Karnataka Limited (PCKL)
Failure to take into account the quantum of electricity drawn using STU network directly from the bus bar or the generator as mandated under Sharing Regulations 2020. and billing the same on the petitioner .
Preliminary Scrutiny
 
135
223/MP/2022
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL- Petition seeking approval for Lignite Input Price for the period 01.04.2019 to 31.03.2024 in respect of Pooled Neyveli Mines as per CERC (Terms and conditions of Tariff ) Second  Amendment Regulations 2021
Hearing
54/IA/2022
136
220/MP/2022
M.P. Power Management Co. Ltd. (MPPMCL)
Misc. Petition ? Regarding to consider the unit of water utilization for irrigation ?Q? from ?BM3? to ?MAFt? and Reservoir level of Omkareshwar Sagar Project at EL 192.97 M achieved on 4th October 2017 & at EL 196.59 M achieved on 5th November 2019.
Hearing
 
137
219/MP/2022
Ayana Renewable Power One Private Limited (AyanaPowerOne)
Petition under Section 79(1)(b) and (f) of the Electricity Act, 2003 read with Article 12.2 of the Power Purchase Agreement dated 18.11.2019 between the Petitioner and the Respondent No. 1 seeking relief on account of Change in Law events, viz., the imposition of Safeguard Duty as well as increase in the Integrated Goods and Services Tax, and grant of consequential reliefs therefor.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
138
218/MP/2022
Coastal Andhra Power Limited (CAPL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 17 of the PPA dated 23.03.2007 between Coastal Andhra Power Limited and Distribution licensees of States of Andhra Pradesh, Telangana, Maharashtra, Karnataka and Tamil Nadu for wrongful termination of the PPA by APSPDCL
Hearing
 
139
217/MP/2022
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for reimbursement of Ash Transportation charges in Simhadri Super Thermal Power Station, Stage-II (2X500MW) in terms of Ministry of Environment and Forest, Government of India Notification dated 25.01.2016
Hearing
 
140
33/RP/2022 in 367/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL- TSII Expn (2 X 250 MW)  - Petition seeking review of Order in petition 367/GT/2020 dated 09.06.2022 on account of trued up in determination of Annual fixed charges for the period 2014-19
Preliminary Scrutiny
 
141
216/MP/2022
ABC RENEWABLE ENERGY (RJ-01) PRIVATE LIMITED (ABCRJ01)
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 13.06.2020 executed between ABC Renewable Energy (RJ-01) Pvt. Ltd. And NTPC Ltd. seeking declaration that change in rate of Goods and Services Tax from 5% to 12% w.e.f. 01.10.2021 on account of amendment to Notification Nos. 1/2017-Central Tax (Rate), 01/2017-Intergrated Tax (Rate) dated 28.06.2017 and Finance Department (Govt. of Rajasthan) Notification No. F.12(56)FD/Tax/2017-Pt-I-40 dated 29.06.2017 by way of Notification No. 8/2021-Central Tax (Rate), Notification No. 8/2021- Intergrated Tax (Rate) dated 30.09.2021 and Finance Department (Govt. of Rajasthan) Notification No. F.12(1)FD/Tax/2021-60 dated 30.09.2021 as a �change in law� event under Article 12 of the PPA and to further direct NTPC Ltd. to pay the compensation along with applicable carrying cost towards additional expenditure incurred on account of increase in rate of Goods and Services Tax and paid by the Petitioner, in order to restitute the Petitioner to the same economic position as it would have been prior to the Notifications dated 30.09.2021
Hearing
 
142
215/MP/2022
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL - Seeking approval for input price of coal supplied from Talabira Mines to end use generating stations for the period from date of commercial operation  i.e. 01.04.2021 to 31.03.2024 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 Second amendment notification dated 13.09.2021
Hearing
 
143
214/MP/2022
Northern Regional Load Desptach Centre (NRLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive of NRLDC for the financial year 2020-21.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
144
212/TT/2022
RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED (RVPN)
Determination of Tariff for the year 2020-21 to 2023-24 in respect of RVPN owned transmission lines/system connecting with other States and Intervening transmission lines incidental to inter-State transmission of electricity for Inclusion in the POC transmission charges in accordance with the CERC (Terms and Condition of Tariff) Regulation 2019 and CERC (Sharing of Inter-State Transmission Charges and Losses) Regulation, 2020 and its subsequent amendments.
Hearing
 
145
32/RP/2022 in 301/GT/2020
NTPC Limited
Review of the Order dated 13.05.2022 passed by the Honorable Commission in Petition No. 301/GT/2020 for revision of tariff of Jhanor Gandhar GPS for the period from 01.04.2014 to 31.03.2019 after truing up
Preliminary Scrutiny
 
146
31/RP/2022 in 241/GT/2020
NTPC Limited
Review of the Order dated 07.05.2022 passed by the Hon?ble Commission in Petition No. 241/GT/2020 for truing up of tariff of VSTPS-II (1000MW) for the period from 01.04.2014 to 31.03.2019
Preliminary Scrutiny
 
147
211/MP/2022
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 8.4.1, 8.4.2 and 8.4.11 of Schedule I of Power Purchase Agreement dated 20.01.2014 read with CERC (Procedure, Terms and Conditions for grant of trading licence and other related matters) Regulations, 2020 seeking directions to PTC India Ltd. to comply with its statutory and contractual obligation to establish and operate a valid Escrow Arrangement and Letter of Credit as Payment Security Mechanism in favour of MB Power (Madhya Pradesh) Limited.
Hearing
 
148
209/MP/2022
Ostro Energy Private Limited (OEPL)
A petition under Section 79 of the Electricity Act 2003 read with Electricity (Timely Recovery of Costs due to Change in Law) Rules, 2021 before the Central Electricity Regulatory Commission for seeking an appropriate adjustment/ compensation to offset financial/ commercial impact of change in law events on account of increase in the rate of goods and services tax from 5% to 12 % by way of Notification No. 8/2021- Central Tax (Rate) dated 30.09.2021, in terms of Article 12 of the Power Purchase Agreement dated 25.10.2019 between M/s Ostro Energy Private Limited and Solar Energy Corporation of India Limited
Hearing
 
149
207/MP/2022
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Section 178, 79(1)(k) of the Electricity Act, 2003 read with regulation 4(2) and 18 (Power to Relax) of Central Electricity Regulatory Commission (Terms and Conditions for Renewable Energy Certificates for Renewable Energy Generation) Regulations, 2022 seeking issuance of appropriate order(s) / direction(s) / declaration from the Hon�ble Commission that sale of united (without PPA) power from 600 MW (4x150 MW) Kameng Hydro Electric Project of the petitioner under DAM/RTM becomes eligible for issuance of HEC (Non-Solar REC) under the Hydro Power Obligation from 2021-22 to 2029-30 as per the order dated 8 March 2019 and 29 January 2021 of MoP, GOI.
Hearing
 
150
206/MP/2022
M/s Hindustan Power Exchange Ltd HPX
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 Hydropower Contracts in Green Contingency Contracts and Green Term Ahead Contracts and additional Term Ahead Contracts and Green Term Ahead Contracts beyond T + 11 days.
Order reserved
 
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Petition No.
Petitioner
Subject
Status
Related IA's
151
205/MP/2022
Maruti Clean Coal and Power Limited (MCCPL)
Petition under Section 79(1)(f) read with Section 79(1)(k) of the Electricity Act, 2003, for the payment of outstanding dues towards the reimbursement of POC charges for the power supplied to Rajasthan Discoms through Power Trading Corporation of India within the scope of the Power Purchase Agreement dated 01.11.2013 (PTC-PPA) executed between the Petitioner and PTC and as per the terms of back-to-back Power Purchase Agreement executed by PTC with Rajasthan Urja Vikas Nigam Ltd. (RUVNL) referred to as the Procurers� PPA dated 01.11.2013.
Hearing
 
152
204/MP/2022
PTC India Limited
Petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of disputes between the Petitioners and the Respondent under the Agreement for Procurement of Power under Pilot Scheme-II  dated 28.10.2021 entered  between the Petitioner No.1 and the Respondent and the back-to-back Power Supply Agreement under the Pilot Scheme � II dated 22.10.2021 entered  between the Petitioner No.1 and the Petitioner No.2 alongwith supporting affidavit.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
153
203/TD/2022
REL Power Trading LLP (RELPOWER)
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.
Hearing
 
154
30/RP/2022 in 173/MP/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL- Barsingsar Mines - Petition seeking review of Order in petition 173/MP/2020 - Lignite Transfer Price for the Period 2014-19 on account of trued up in respect of Barsingsar Mines as per MoC guidelines for control period 2014-19.
Preliminary Scrutiny
 
155
202/MP/2022
NTPC Limited
Petition under Section 62(a) and 79(1)(a) of the Electricity Act, 2003 read with Regulation 8(3)(ii) and 8 (7) of the CERC (Terms and Conditions of Tariff) Regulations, 2014 read with Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 for Recovery of Additional Expenditure, in Sipat STPS Stage-I (3x660 MW) and Sipat STPS Stage-II (2x500 MW), incurred due to sharing of transportation cost of fly ash consequent to Ministry of Environment and Forest, Government of India Notification dated 25.01.2016 as ?Change in Law? event and in terms of Hon?ble Commission?s Order dated 05.11.2018 in Petition No 172/MP/2016, Order dated 14.04.2022 in Petition No 240/GT/2020 and Order dated 29.05.2022 in Petition No 452/GT/2020.
Hearing
 
156
201/MP/2022
Adani Solar Energy RJ Two Private Limited (ASERJ2PL)
Petition under Sections 79 of the Electricity Act, 2003, read-with Article 4.5(a) of the Power Purchase Agreements (PPA) dated 14.02.2020 executed between the Petitioner and Solar Energy Corporation of India Limited (SECI) for supply of 180 MW and 150 MW respectively, read-with the back-to-back Power Sale Agreement (PSA) dated 05.02.2020 executed between SECI and Bihar State Power (Holding) Company Limited seeking extension of Scheduled Commercial Operation Date (SCOD).
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
157
200/MP/2022
Western Regional Load Despatch Centre (WRLDC)
Application for approval of Performance Linked Incentive for Western Regional Load Despatch Centre for the FY 2019-20
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
158
199/MP/2022
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for ERLDC for the financial year 2019-20.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
159
198/MP/2022
Northern Regional Load Desptach Centre (NRLDC)
Application under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for NRLDC for the financial year 2019-20
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
160
29/RP/2022 in 471/TT/2020,81/IA/2021 in 471/TT/2020
NHPC LTD
Approval under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for truing up of transmission tariff of 2014-19 period under the Central Electricity Regulatory Commission (Terms and conditions of Tariff) Regulations, 2014 and determination of transmission tariff for 2019-24 period under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for 220 kV Kishenganga-Amargarh D/C line on M/C tower under the scheme �Transmission System associated with Kishenganga HEP� in the Northern 
Region.
Hearing
 
161
28/RP/2022 in 253/GT/2020
NTPC Limited
Review of the order dated 14.04.2022 passed by Hon'ble Commission in Petition No. 253/GT/2020 in respect of revision of tariff of Kawas GPS after truing up for the period from 01.04.2014 to 31.03.2019.
Preliminary Scrutiny
 
162
197/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition is being filed by Power Grid Corporation of India Limited under Section 79 (1) (c) and (d) of the Electricity Act, 2003 read with the applicable provisions of the CERC (Terms and Conditions of Tariff) Regulations, 2014 seeking recovery of IDC & IEDC for the period from 31/08/2016
Preliminary Scrutiny
 
163
27/RP/2022 in 145/TT/2018
Mahan Energy Limited MEL
Petition under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103 of the CERC (Conduct of Business) Regulations, 1999 read with Order 47 of the Civil Procedure Code, 1908 seeking review/ recall of the order dated 14.03.2022 passed by this Hon?ble Commission in Petition No. 145/TT/2018, and consequently quashing of the letter and invoice dated 23.05.2022 issued by the Central Transmission Utility of India Limited (CTUIL)
Additional information as per Interim Order to be filed by Petitioner,Respondent
51/IA/2022
164
26/RP/2022 in 719/TT/2020
MEJA URJA NIGAM (P) LIMITED (MUNPL)
Review of the order dated 25.11.2021 passed by the Hon?ble Commission in Petition no. 719/TT/2020   approving the truing-up of transmission tariff  for ATS of  Meja  Thermal  Power Project for the tariff period for  2014-19 tariff period and and determination of Transmission tariff for 2019-24 period
Preliminary Scrutiny
 
165
196/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? 2019 for determination of Transmission Tariff from Actual DOCO to 31-03-2024 for Asset-1: 2No.s of 220kV line bays at 400/220KV cochin East (pallikkara) substation for termination of Cochin East (Pallikara) ? Aluva 220kV D/c line , to be implemented by KSEBL and Asset-2: 2 No.s of 400kV line bays at Kozhikode (Areakode) substation for termination of North Trissur (Madakkathara) - Kozhikode (Areakode) 400kV (Quad) D/c line, to be implemented by KSEBL under System strengthening ? XXVI in Southern Region
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
166
25/RP/2022 in 88/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
PETITION UNER 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 22/04/2022 PASSED IN PETITION NO. 88/TT/2020
Preliminary Scrutiny
 
167
195/MP/2022
Essar Power Transmission Company Limited (EPTCL)
PETITION UNDER SECTION 79 (1) (c), (d) AND (f) READ WITH 142 OF THE ELECTRICITY ACT, 2003 SEEKING ADJUDICATION OF DISPUTES AS WELL AS COMPLIANCE OF ORDER DATED 14/03/2022 PASSED BY THIS HON?BLE COMMISSION IN PETITION NO. 145/TT/2018
Reply / additional information as per ROP to filed by Petitioner,Respondent
49/IA/2022
168
194/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 17 and 23 of the Agreement for Procurement of Power dated 13.04.2016 (and its amendments) executed between Northern Railway for Uttar Pradesh and Jindal India Thermal Power Limited seeking appropriate reliefs for Force Majeure and Change in Law on account of major changes in modalities in the existing coal e-auction system by way of Coal India Limited Circular dated 01.03.2022 issued pursuant to Cabinet Committee of Economic Affairs decision dated 26.02.2022
Hearing
 
169
193/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 Asset-1 (a): Associated bays of ?315 MVA, 400/220 kV ICT? at Fatehabad Substation (ICT to be shifted from Ballabgarh) and Asset-1 (b): 315 MVA ICT at Fatehabad Substation (Only ICT shifted from Ballabgarh SS under ICT-IV at Ballabgarh) under ?Augmentation of Transformation capacity at Fatehabad (PG)? in Northern Region.
Order reserved
 
170
192/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset 1- 11 Nos. of Central Sector Communication Links (DOCO-17.07.2020) and Asset 2- 01 Nos. of Central Sector Communication Links (Anticipated DOCO-31.01.2021) under project- �Fibre Optic Communication system in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links in North Eastern region.�
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
171
24/RP/2022 in 146/GT/2020
NHPC LTD
Review of the part of the order dated 09.05.2022, passed by the Hon'ble Commission in the matter of revision of tariff for the period 2014-19 and determination of tariff for the period 2019-24 in respect of Dulhasti Power Station (390 MW), under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
172
23/RP/2022 in 451/GT/2020
NTPC Limited
Review of the Order dated 16.04.2022 passed by the Honorable Commission in Petition No. 451/GT/2020 for truing up of tariff of Korba STPS Stage-I&II (2100 MW) for the period from 01.04.2014 to 31.03.2019
Order reserved
 
173
22/RP/2022 in 486/GT/2020
NTPC Limited
Review of the Order dated 21.04.2022 passed by the Hon�ble Commission in Petition No. 486/GT/2020 for approval of Tariff of Korba STPS Stage-I&II (2100 MW) for the period from 01.04.2019 to 31.03.2024.
Order reserved
 
174
21/RP/2022 in 240/GT/2020
NTPC Limited
Review of the Order dated 14.04.2022 passed by the Honorable Commission in Petition No. 240/GT/2020 for truing up of tariff of Sipat STPS Stage-I (1980 MW) for the period from 01.04.2014 to 31.03.2019
Order reserved
 
175
20/RP/2022 in 283/GT/2020
NHPC LTD
Review of the part of the order dated 23.02.2022, passed by the Hon'ble Commission in the matter of truing up of tariff for the tariff period 2014-19 and determination of tariff for the period 2019-24 in respect of Chutak Power Station (44 MW), under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Order reserved
45/IA/2022
176
19/RP/2022 in 296/GT/2020
NHPC LTD
Review of the part of the order dated 30.04.2022, passed by the Hon�ble Commission in the matter of revision of tariff for the period 2014-19 in respect of Loktak Power Station (105 MW), under Section 94(1)(f) of the Electricity Act, 2003 read with Regulation 103(1) of the CERC (Conduct of Business), Regulations, 1999.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
177
18/RP/2022 in 395/GT/2020
NTPC Limited
Review of the Order dated 21.03.2022 passed by the Hon�ble Commission in Petition No. 395/GT/2020 for truing up of tariff of Korba STPS Stage-III (500 MW) for the period from 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
178
190/MP/2022
NTPC Limited
PETITION UNDER SECTION 79(1)(A) & 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH CLAUSE 10.2.2 OF THE POWER PURCHASE AGREEMENT DATED 31.03.2016 (BHADLA QCA CHARGES)
Preliminary Scrutiny
 
179
189/MP/2022
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 for approval of proposal for Reconstruction, Renovation & Modernization for life extension beyond the normal useful life in respect of  Kopili Power Station (4x50 MW = 200 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Hearing
 
180
188/MP/2022
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 79(1)(b) and (f) of the Electricity Act, 2003 read with Power Purchase Agreement dated 31.05.2019 between Sembcorp Energy India Ltd. and NTPC Vidyut Vyapar Nigam Ltd. for recovery of pending Energy Compensation Bills for the months of April � June 2020 along with Late Payment Surcharge on the pending amounts.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
181
187/MP/2022
Powerica Limited
Petition  under  Section  79  of  the  Electricity  Act,  2003  along with statutory framework and the Transmission Service Agreement dated 23.10.2019 executed between Jam  Khambaliya  Transco  Ltd.  and  Powerica  Ltd.;   and the  Long-Term  Access  Agreement  dated  17.10.2019 executed between Power Grid Corporation of India Ltd. and Powerica Ltd.       seeking directions  to JKTL/CTU/PGCIL not to raise invoices for transmission charges till the SCOD of the Petitioner�s Project.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
182
185/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 System for Ultra Mega Solar Park in Anantpur District, Andhra Pradesh - Part C (Phase-III)�
Hearing
 
183
184/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? 2019 for determination of Transmission Tariff from Anticipated DOCO to 31-03-2024 for Transmission Assets under Project ? "North Eastern Region Strengthening Scheme-VIII".
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
184
183/GT/2022
MEJA URJA NIGAM (P) LIMITED (MUNPL)
Petition Under Section 62 and 79(1)(a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Meja Thermal Power Station Stage-I (2x660 MW) for the period from date of Commercial Operation of Unit-I (i.e. 30.04.2019) to 31.03.2024.
Hearing
 
185
182/MP/2022
Jhabua Power Limited (JhabuaPower)
MEMORANDUM OF PETITION UNDER SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 FOR ADJUDICATION OF DISPUTES
Hearing
 
186
180/MP/2022
Power System Operation Corporation Ltd (POSOCO)
Submission under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 32 of Central Electricity Regulatory Commission (Fees & charges of Regional Load Despatch Centre and other related matters) Regulations, 2019 for approval of Performance Linked Incentive for NLDC for the financial year 2019-20
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
187
178/MP/2022
Power Exchange India Limited (PXIL)
Petition under Section 66 of The Electricity Act, 2003 read with the Regulation 23 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2021 for approval of transaction fee to be charged from transacting parties for trading on Power Exchange India Limited.
Hearing
 
188
177/MP/2022
HIMACHAL PRADESH STATE ELECTRICITY BOARD LIMITED (HPSEBL)
Petition seeking recovery of amounts arbitrarily and illegally claimed by Respondent No.1 (Power Grid) on account of deferred tax liability (DTL) and foreign exchange rate variation (FERV)
Hearing
 
189
176/MP/2022
ITC Limited - Paperboards & Specialty Papers Division (itcpspd)
Registration in the NOAR for inter-state short term open access for the energy
generated by ITC Ltd at the wind power project in Anantapur District, Andhra Pradesh, for
captive consumption at its factories at Bollaram and Bhadrachalam, Telangana.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
190
175/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 Purchase
Orders dated 06.07.2018 issued by distribution companies of State of Telangana pursuant to Request
for Proposal dated 08.06.2018 for recovery of Late Payment Surcharge on delayed payments of invoices raised by Sembcorp Energy India Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
191
174/MP/2022
Clean Solar Power (Jodhpur) Private Limited (CSPJodhpur)
Petition under Section 79 of the Electricity Act, 2003 and Article 12 of the power purchase agreement dated 15.11.2018 filed on behalf of M/s. Clean Solar Power (Jodhpur) Private Limited seeking declaration that change in rate of Goods and Services Tax from 5% to 12% on solar cells and modules w.e.f. 01.10.2021 on account of amendment to Notification No. 01/2017-Central Tax (Rate) and Notification No. 01/2017-Integrated Tax (Rate) dated 28.06.2017 by way of Notification No. 6/2021-Central Tax (Rate) and Notification No. 8/2021- Central Tax (Rate) dated 30.09.2021 as a ?change in law? event under Article 12.1 of the PPA and to further direct the Respondent (Solar Energy Corporation of India Limited) to pay compensation alongwith carrying cost towards additional amount incurred on account of increment in Goods and Services Tax paid by the Petitioner pursuant to notifications dated 30.09.2021 and to restitute the Petitioner to the same financial position as it would have been before the notifications dated 30.09.2021.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
192
173/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 Purchase Orders dated 18.09.2018 and 29.10.2018 issued by distribution companies of the State of Andhra Pradesh for recovery of Late Payment Surcharge on delayed payments of invoices raised by Sembcorp Energy India Limited.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
193
169/MP/2022
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 79 of the Electricity Act, 2003 read with Power Purchase Agreement dated 09.11.2011 and Amended Power Purchase Agreement dated 01.02.2018 seeking quashing of Notice for Rectification dated 08.06.2022 issued by South Bihar Power Distribution Co. Limited, Bihar State Power (Holding) Co. Ltd. and North Bihar Power Distribution Co. Limited
Preliminary Scrutiny
40/IA/2022 ,39/IA/2022
194
167/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Assets under Project � "POWERGRID works associated with North Eastern Region Strengthening Scheme-V�.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
195
166/TT/2022
ODISHA POWER TRANSMISSION CORPORATION LIMITED (OPTCL)
Petition under Section 62(1)(c) of the Electricity Act, 2003 for determination of Wheeling Charges in respect of Transmission System of Odisha Power Transmission Corporation Limited comprising the 220kV D/C Rourkela - Tarkera - Budhipadar - Korba (Odisha portion) Line and associated Sub-station Bays for the Tariff Block Period 2019-24 for transmission of surplus power from NTPC Power Stations in Eastern Region (ER) to Western Region (WR).
Hearing
 
196
164/TT/2022
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

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

in respect of Transmission Assets (02 Nos.) under the scheme �Fibre Optic Communication system in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links in North 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 (04 Nos.) under �Fibre Optic Communication system in lieu of existing Unified Load Despatch and Communication (ULDC) Microwave links in North Eastern region.�
Order reserved
 
197
163/MP/2022
Rising Bhadla 1 Pvt Ltd (RB1PL)
Petition under Section 79 of the Electricity Act, 2003 and Article 12 read with Article 16.3.1 of the Power Purchase Agreements executed by the Petitioners and NTPC Limited dated 12.05.2016, inter alia seeking relief on account of Change in Law viz. the introduction of the Goods and Services Tax laws, and seeking refund of amounts wrongfully sought to be deducted from the monthly tariff payable to the Petitioners putatively in lieu of Change in Law compensation paid earlier.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
198
162/MP/2022
IL&FS Tamil Nadu Power Company Limited (ITPCL)
Petition under Section 79 of the Electricity Act, 2003 read with Section 11(2), along with Regulation 111-113 of the CERC Conduct of Business Regulations 1999 inter alia seeking pass through of actual energy charges  for the power supplied to the Respondent Nos. 1/ TANGEDCO under the Power Purchase Agreement dated 12.12.2013, in terms of the directions dated 05.05.2022, 13.05.2022, 20.05.2022 and 27.05.2022 issued by the Ministry of Power, Government of India under Section 11(1) of the Electricity Act, 2003.
Hearing
 
199
161/MP/2022
Coastal Energen Private Limited (CEPL)
Petition under Section 79 of the Electricity Act, 2003 read with Section 11(2), along with Regulation 111-113 of the CERC Conduct of Business Regulations, 1999 inter-alia seeking pass through of energy charges (ECR) for the power supplied to the Respondent No. 1/ TANGEDCO under the Power Purchase Agreement dated 19.12.2013, in terms of the directions dated 05.05.2022, 13.05.2022, 20.05.2022 and 27.05.2022 issued by the Ministry of Power, Government of India under Section 11(1) of the Electricity Act, 2003.
Hearing
 
200
17/RP/2022 in 452/MP/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Petition seeking Review of Order dated 24.03.2022, read with Corrigendum dated 26.04.2022 passed by the Hon?ble Commission in Petition No. 452/MP/2019 in the matter regarding approval for revision of Lignite Transfer Price of NLCIL Mines for the period 1.4.2014 to 31.3.2019 on account of truing up as per MoC guidelines 2014-19
Additional information as per Interim Order to be filed by Petitioner,Respondent
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
201
160/MP/2022
Khargone Transmission Limited (KTL)
Petition under Sections 79(1)(c), 79(1)(d) and 79(1)(k) of the Electricity Act, 2003 read with Regulation 4 of the Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulations, 2020 for giving prior intimation of undertaking the telecommunication business by the Petitioners in compliance with the Hon?ble Commission?s letter dated 04.05.2022
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
202
158/MP/2022
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 seeking execution/implementation of the Order dated 22.10.2021 passed by this Hon�ble Commission in Petition No. 174/MP/2020 and initiation of proceedings under Section 142 of the Electricity Act, 2003 against Maharashtra State Electricity Distribution Company Limited and Tamil Nadu Generation and Distribution Corporation Limited in relation thereto.
Hearing
35/IA/2022
203
16/RP/2022 in 108/GT/2020
ONGC Tripura Power Company (OTPC)
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 18.12.2021 in Petition No. 108/GT/2020
Order reserved
 
204
156/MP/2022
Northern Regional Load Desptach Centre (NRLDC)
Petition under Sections 28. (1), 28. (3), 29 of the Electricity Act 2003 read with Regulation 1.5(i), 2.3, 5.2 (m), and 5.4.2 of Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations 2010 (as amended) in the matter of dealing with Over drawal from the grid by regional entities leading to insecure operation of the grid and other associated matters.
Hearing
 
205
155/MP/2022
Northern Railway (NR)
Petition under Section 79(1)(b) and (f) of the Electricity Act, 2003 for adjudication of disputes arising out of Agreement for Procurement of Power dated 13.04.2016 between Northern Railways for Uttar Pradesh and Jindal India Thermal Power Limited read with the Supplementary Agreement dated 08.11.2017
Reply / additional information as per ROP to filed by Petitioner,Respondent
38/IA/2022
206
7/SM/2022
Suo Motu
Methodology for computing the escalation rate for payment on monthly basis
Preliminary Scrutiny
 
207
143/MP/2022
Indian Energy Exchange Ltd. (IEX)
Petition for approval of the Transaction Fee of the Indian Energy Exchange in compliance with the provisions of Central Electricity Regulatory Commission (Power Market) Regulations, 2021.
Hearing
 
208
142/GT/2022
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 9, 10 &  27 of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 after Renovation and Modernisation in respect of Bairasiul Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
209
141/MP/2022
PTC India Limited
Petition under Sections 79(1)(b) and 79(1)(f) of the Electricity Act, 2003, read with the Pilot Power Supply Agreement (PPSA) dated 27.10.2018 executed between the Petitioner and the Telangana DISCOMS for supply of 550 MW of power from the power plant of Respondent No.4/RKM Powergen, seeking payment of the outstanding amount on account of (i) monthly supply bills; (ii) late payment surcharge; and (iii)  furnishing  Letter of Credit as per PPSA.
Hearing
 
210
140/MP/2022
NTPC SAIL POWER COMPANY  LIMITED (NSPCL)
Petition under Section 79 of the Electricity Act, 2003 as read with Regulation 111, 113 and 119 of the CERC (Conduct of Business) Regulations, 1999 seeking compliance of the orders dated 01.10.2014 and 19.02.2016 passed in Petition No. 53/MP/2012 and 462/MP/2016 and/or Section 142 of the Electricity Act, 2003
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
211
139/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition seeking execution of the Order dated 05.11.2018 read with corrigendum dated 03.12.2018 passed by this Hon?ble Commission in Petition No. 159/MP/2017 and initiation of proceedings/action under Section 142,  and Section 149 of the Electricity Act, 2003 read with Regulation 111 and Regulation 119 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against Respondent No. 1 i.e., Brihan Mumbai Electric Supply and Transport Undertaking for the non-compliance of the aforesaid order dated 05.11.2018 read with corrigendum dated 03.12.2018 passed by this Hon?ble Commission in Petition No. 159/MP/2017.
Hearing
 
212
136/MP/2022
GMR Energy Trading Limited (GETL)
Petition under Sections 79, 142, 146 and 149 of the Electricity Act, 2003 read with Regulation 111 of the CERC (Conduction of Business) Regulations, 1999 against the Respondent/ Tamil Nadu Generation and Distribution Corporation Limited for wilful disobedience of this Hon�ble Commission�s final Order dated 04.02.2022 passed in Petition No. 114/MP/2019.
Hearing
 
213
135/MP/2022
BSES YAMUNA POWER Ltd. (BYPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 seeking adjudication of dispute with THDC India Ltd.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
214
133/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2019-20 & 2020-21 in respect of  Chutak Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
215
132/MP/2022
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
Petition under Sections 28. (1), 28. (3), 29 of the Electricity Act 2003 read with Regulation 1.5(i), 2.3, 5.2 (m), and 5.4.2 of Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations 2010 (as amended) in the matter of dealing with over drawl from the grid by regional entities leading to insecure operation of the grid and other associated matters.
Hearing
 
216
131/MP/2022
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(b) and (f) of the Electricity Act, 2003 seeking implementation of Order dated 07.01.2022 in Petition 283/MP/2019 and for directions to the Respondents to make payments towards additional expenditure incurred / to be incurred on account of increased auxiliary consumption, O&M expenditure, consumption of raw material & waste/contaminated water disposal cost and additional working capital costs.
Hearing
 
217
130/MP/2022
Torrent Power Limited (TPL)
Treatment for sharing of transmission charges of Torrent Power Grid Limited?s transmission System.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
218
128/MP/2022
THE TATA POWER COMPANY LIMITED (TATAPOWER)
Petition under Section 11(2) of the Electricity Act, 2003 read with 79 of the Electricity Act, 2003, along with Regulation 111-113 of the CERC Conduct of Business Regulations 1999 inter alia seeking directions to Respondent Nos. 1 to 8 to procure the power generated and supplied by the Petitioner from 06.05.2022 onwards in terms of directions as issued by Ministry of Power on 05.05.2022 under Section 11 of the Electricity Act, 2003. The present Petition in addition seeks a declaration/direction with regard to rate/compensation at which such supply of power to Respondent Nos. 1 to 8 for the period between being 06.05.2022 to 31.10.2022, or such other period as extended by Ministry of Power from time to time, based on principles laid down with respect to Section 11(2) of the Electricity Act, 2003.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
64/IA/2022
219
127/TT/2022
TRANSMISSION CORPORATION OF TELANGANA LTD (TSTRANSCO)
Petition under Section 79(1)(c) and (d) of the Electricity Act, 2003 for determination of tariff of the inter-State transmission lines connecting two states for the TSTRANSCO-owned transmission lines/system as per this Hon�ble Commission�s order dated 05.09.2018 in Petition No. 07/Suo-Motu/2017 and order dated 13.01.2020 in Petition No.2/TT/2019 for inclusion in POC Transmission charges for the period FY 2019-20 to                     FY 2023-24 in accordance with the CERC (Terms and Conditions of Tariff) Regulations, 2019.
Hearing
 
220
126/MP/2022
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 seeking execution/implementation of Order dated 20.01.2022 read with Corrigendum Order dated 04.02.2022 passed by this Hon?ble Commission in Petition No. 594/MP/2020 and initiation of proceedings under Section 142 of the Electricity Act, 2003 against DNH Power Distribution Corporation Limited in relation thereto.
Reply / additional information as per ROP to filed by Petitioner,Respondent
41/IA/2022
221
124/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 Respondent No. 1 to extend the start date of the Long Term Access, 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 150 MW out of the total 350 MW, on the premise of the start date of LTA being taken as 25.02.2022, till the final disposal of the present proceedings.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
222
15/RP/2022 in 644/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
PETITION UNER 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 18/02/2022 PASSED IN PETITION NO. 644/TT/2020
Order reserved
 
223
13/RP/2022 in 660/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Review Petition under regulation 103 (1) of the CERC (Conduct of Business) Regulations 1999 against CERC Order dated 03.01.2022 in petition No. 660/TT/2020 for 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 for determination of transmission tariff for 2019-24 block.
Order reserved
 
224
123/MP/2022
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under Section 79(1)(b) and (f) read with Section 63 of the Electricity Act, 2003 for adjudication and directions in regard to the Power Purchase Agreement dated 22.04.2007 with Coastal Gujarat Power Limited
Hearing
 
225
122/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 18.11(g) of the Request for Proposal for purchase of power bearing Tender Specification No. 24/SPATC-155/2015 dated 22.12.2015 and read with terms and conditions of the Letter of Intents dated 18.01.2016, 28.01.2016 and 30.01.2016 issued by Uttar Pradesh Power Corporation Ltd. (UPPCL) to Tata Power Trading Company Ltd.  seeking direction of payment of late payment surcharge on account of delay by UPPCL in honouring the invoice(s) raised by Petitioner in terms of Order dated 17.09.2018 in Petition No. 158/MP/2017 issued by this Hon?ble Commission.
Hearing
 
226
116/MP/2022
DB Power Limited (DBPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 seeking, inter alia, quashing of the purported invoice dated 14.12.2021 raised by the Respondent No. 1 on the Petitioner and for refund of Rs 59,58,745 wrongfully and illegally deducted by the Respondents
Hearing
 
227
11/RP/2022 in 401/GT/2020
NTPC Limited
Review of the Order dated 31.01.2022 passed by Hon?ble Commission in Petition No. 401/GT/2020 in respect of revision of  tariff of Vindhyachal Super Thermal Power Station Stage-I (1260 MW) for the period from 01.04.2019 to 31.03.2024
Additional information as per Interim Order to be filed by Petitioner,Respondent
 
228
115/MP/2022
Green Infra Renewable Energy Limited (GIREL)
Petition under Section 79 (1) (f) read with Section 79 (1) (b) of the Electricity Act, 2003 filed by Green Infra  Wind Energy Limited seeking to install additional 5% capacity for its  250 MW Wind Power Project located in Gujarat in accordance with the Guidelines for transparent bidding process for Implementation of Scheme for Setting up of 1000 MW ISTS-connected Wind Power Projects dated 04.05.2017 issued by the Ministry of New & Renewable Energy and Request for Selection Document for Scheme for setting up of 1000 MW ISTS - connected Wind Power Projects dated 31.05.2017.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
229
114/MP/2022
Green Infra Renewable Energy Limited (GIREL)
Petition under Section 79 (1) (f) read with Section 79 (1) (b) of the Electricity Act, 2003 filed by Green Infra Renewable  Energy Limited seeking to install additional 5% capacity for its 249.9 MW Wind Power Project located in Tuticorin District, Tamil Nadu in accordance with the Scheme for setting up of 1000 MW ISTS - connected Wind Power Projects dated 22.10.2016 issued by the Ministry of New & Renewable Energy and Request for Selection Document for Scheme for setting up of 1000 MW ISTS - connected Wind Power Projects dated 28.10.2016.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
230
113/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 assets under POWERGRID works associated with System Strengthening for IPPs in Chhattisgarh and other generation projects in Western Region?.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
231
110/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? 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for various assets covered under System Strengthening Scheme at Tuticorin- II and Bhuj PS.
Order Reserved- Additional information for final order to be filed by Petitioner
 
232
109/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Sections 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 seeking for quashing of the communications containing letters dated 16.12.2020 and 11.02.2022, issued by the Respondents thereby misinterpreting the provision of �Misdeclaration� provided under the Article 11 of the Pilot Agreement for Procurement of Power (PAPP)/ Pilot Power Supply Agreement (PPSA), and accordingly seeking directions upon the said Respondent to refund the amount of Rs. 46.16 Lakhs already deducted & to not deduct any amount (including Rs. 25.35 crores as indicated in PTC letter dated 11.02.2022) on this account from the monthly energy bills issued / to be issued by the Petitioner alongwith interest/ carrying cost, and consequent directions to adhere to the provisions of the PAPP/ PPSA in their letter and spirit.
Hearing
17/IA/2022
233
108/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 PTC India /Kerala State Electricity Board Limited to make payment of entire Capacity Charges to Jindal India Thermal Power Limited in terms of the APP dated 25.10.2021.
Hearing
16/IA/2022 ,44/IA/2022
234
104/MP/2022
Rajasthan Solar Park Development Company Limited (RSDCL)
Petition under Section 79 of the Electricity Act, 2003 seeking extension of timelines of Connectivity and LTA for its Solar Power Project at Nokh Solar Park.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
235
98/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2019-20 & FY 2020-21 in respect of  Chamera-II Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
236
97/MP/2022
A D Hydro Power Limited (ADHPL)
Petition filed under Section 79(1)(c), 79(1) (f) and 79(1)(k) of the Electricity Act, 2003 inter alia challenging firstly, the computation of relinquishment charges determined by Central Transmission Utility;  and secondly, the methodology published by CTU for determining relinquishment charges pursuant to order dated 8.2.2019 in 92/MP/2015.
Hearing
15/IA/2022
237
96/MP/2022
NTPC Limited
Petition under Section 79 (1) (f) of the Electricity Act, 2003 read with Regulation 13(3) & 13(8) of Sharing of Interstate Transmission Charges and Losses Regulation 2020, Regulation 8(6) of Sharing of Interstate Transmission Charges and Losses Regulation 2010 and Regulation 6(A) of CERC Tariff Regulation 2019 thereby seeking quashing of the �Non POC Bill� dated 04.11.2019 raised by CTU for Lara STPS (2X800MW).
Hearing
 
238
95/MP/2022
INOX GREEN ENERGY SERVICES LIMITED (IGESL)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING ISSUANCE OF APPROPRIATE ORDERS/DIRECTION TO SOLAR ENERGY CORPORATION OF INDIA LIMITED PURSUANT TO THE ISSUES ARISING OUT OF THE POWER PURCHASE AGREEMENTS DATED 27.12.2017 AND SEEKING CONSEQUENT RELIEF FOR RELEASING THE BANK GUARANTEES ISSUED BY THE PETITIONERS IN FAVOUR OF SOLAR ENERGY CORPORATION OF INDIA LIMITED.
Hearing
 
239
94/MP/2022
sks power generation (chhattisgarh) limited (SPGCL)
PETITION ON BEHALF OF THE PETITIONER UNDER SECTIONS 79(1)(b) and 79(1)(f) OF THE ELECTRICITY ACT, 2003
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
240
93/MP/2022
NHDC LIMITED
PETITION UNDER SECTION 79(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 27 OF THE  CENTRAL ELECTRICITY REGULATION COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 AND REGULATION 56 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS OF TARIFF) REGULATIONS, 2019 SEEKING DIRECTIONS FROM THIS HON�BLE COMMISSION TO ALLOW PASS THROUGH IN THE GENERATION TARIFF, OF INTEREST LEVIED ON ELECTRICITY DUTY AND ENERGY DEVELOPMENT CESS PAID BY THE PETITIONER IN RESPECT OF ENERGY SUPPLIED FROM ITS GENERATING STATIONS
Hearing
 
241
91/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) 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 Kudankulam Atomic Power Project in Southern Region
Hearing
 
242
88/MP/2022
M/s Hindustan Power Exchange Ltd HPX
Petition under Regulation 23 ofCentral Electricity Regulatory Commission (Power Market) Regulation 2021, for approval of the Transaction Fees. The Petition is being filed in accordance with the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Hearing
 
243
87/MP/2022
Fatehgarh-Bhadla Transmission Limited (FBTL)
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, 12 and 16 of the Transmission Services Agreement dated 10.01.2018, seeking declaration, extension of time period for achieving CoD of the Project and compensation on account of occurrence of force majeure and change in law events, and other consequential reliefs.
Hearing
 
244
4/RP/2022 in 408/GT/2020
Maithon Power Limited (MPL)
Review of Order dated 08.01.2022 passed by this Hon�ble Commission in Petition No. 408/GT/2020 for truing-up of Generation Tariff for FY 2014-19 tariff period and determination of  Generation Tariff for FY 2019-24 tariff period in respect of Maithon Right Bank Thermal Power Project (1050 MW) of Maithon Power Limited.
Order reserved
 
245
85/MP/2022
Punjab State Power Corporation limited (PSPCL)
Petition under Section 79(1)(b) and (f) read with Section 63 of the Electricity Act, 2003 for adjudication and directions in regard to the Power Purchase Agreement dated 22.04.2007 with Coastal Gujarat Power Limited
Hearing
24/IA/2022
246
83/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-1: Tumkur (Pavagada) Pooling station � Devanahally (KPTCL) 400kV D/C (Quad) line along with associated bays and equipment�s at Tumkur (Pavagada) Pooling station & Devanahally (KPTCL) under Additional ATS for Tumur (Pavagada) under Transmission system for Ultra Mega Solar Power Park at Tumkur (Pavgada), Karnataka - Phase II (Part B) in Southern Region
Hearing
 
247
82/TT/2022
MAHARASHTRA STATE ELECTRICITY TRANSMISSION COMPANY LIMITED (MSETCL)
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 in respect of Maharashtra State Electricity Transmission Company Limited (MSETCL) owned Transmission Lines/System conveying electricity to other States.
Hearing
13/IA/2022
248
81/MP/2022
DAMODAR VALLEY CORPORATION (DVC)
Miscellaneous Petition under section 79 of the Electricity Act, 2003 read with Regulations 9(2) and 27 (1) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of proposed additional capitalisation on account of renovation modernization and up-rating (RM&U) in respect of Unit- 1 (40 MW) of existing Panchet Hydel Power Station (PHS) Unit 1 &2 (2x40 MW)
Hearing
 
249
79/MP/2022
MASAYA SOLAR ENERGY PRIVATE LIMITED (MSEPL)
Petition under Section 79 of the Electricity Act, 2003 read with the relevant provisions of the Agreement for Long Term Access without System Strengthening dated 11.09.2020, the Power Purchase Agreement dated 03.07.2020 and the other applicable laws inter alia seeking direction to the Respondent Nos. 1 and 2 to extend and/or defer the commencement of the Petitioner�s Long-Term Access to coincide with the revised/extended Scheduled Commissioning Date of the Petitioner�s 300 MW Solar Power Project under the Power Purchase Agreement dated 03.07.2020 (as may be decided by this Hon�ble Commission)
Hearing
 
250
76/MP/2022
Vivid Solaire Energy Private Limited (VSEPL)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 inter alia seeking directions against the Central Transmission Utility of India Limited to extend the commencement of the Petitioner?s Long-Term Access under the Long-Term Access Agreement dated 20.09.2018 to coincide with the revised Scheduled Commissioning Date under the Petitioner?s Power Purchase Agreement dated 04.09.2018.
Order reserved
8/IA/2022
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Petition No.
Petitioner
Subject
Status
Related IA's
251
75/MP/2022
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Sections 79(1)(b) and 79(1)(f) of the Electricity Act, 2003, readwith the Letter of Intent dated 13.02.2021, and Bid Document dated 17.12.2020, thereby seeking directions from this Hon�ble Commission for quashing erroneous Compensation Bills/ Tax Invoices raised upon the Petitioners by the Respondent qua levy of alleged liquidated damages, and also to restrain the said Respondent from levying IGST on such liquidated damages, payment of illegally withheld amongst with applicable Delay Payment surcharge and amongst other consequential reliefs.
Hearing
 
252
74/MP/2022
DELHI INTERNATIONAL AIRPORT LTD (DIAL)
Petition seeks relaxation for issuance of renewable energy certificate by the Respondents that stopped issuance of Renewable Energy Certificate on the mere ground of change of name despite no change in legal status.
Hearing
 
253
73/MP/2022
DB Power Limited (DBPL)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 inter alia seeking recovery of compensation from the Respondent for deviation from the scheduled power under the Power Purchase Agreement dated  07.03.2019 entered into between the Petitioner and the Respondent
Hearing
 
254
70/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2020-21 in respect of  Nimoo Bazgo Power Station.
Hearing
 
255
68/MP/2022
Western Regional Load Despatch Centre (WRLDC)
Petition under Sections 28. (1), 28. (3), 29 of the Electricity Act 2003 read with Regulation 2.3 of Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations 2010 (as amended) in the matter of dealing with over drawal from the grid by regional entities leading to insecure operation of the grid and other associated matters.
Hearing
 
256
66/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2019-20 & 2020-21 in respect of  Parbati-III Power Station.
Hearing
 
257
65/MP/2022
Dalmia Cement (Bharat) Limited (DCBL)
PETITION UNDER SECTION 79 (1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 26 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (OPEN ACCESS IN INTER-STATE TRANSMISSION) REGULATIONS, 2008 SEEKING A DECLARATION THAT THE RESPONDENT NO.1 IS NOT ENTITLED TO LEVY AND COLLECT WHEELING CHARGES FROM THE PETITIONER AND OTHER APPROPRIATE RELIEFS.
Hearing
 
258
64/MP/2022
Punjab State Power Corporation limited (PSPCL)
PETITION UNDER SECTION 79(1)(b) OF THE ELECTRICITY ACT, 2003 SEEKING REDUCTION IN TARIFF UNDER THE POWER PURCHASE AGREEMENT DATED 29.12.2017 EXECUTED BETWEEN RESPONDENT NOS.1 AND 2 READ WITH POWER SALE AGREEMENT DATED 24.11.2017 EXECUTED BETWEEN THE PETITIONER AND RESPONDENT NO.2 FOR PURCHASE OF 50 MW OF WIND POWER.
Hearing
 
259
63/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2020-21 in respect of  Rangit Power Station.
Hearing
 
260
61/MP/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Section 79(1)(c) and 79(1)(d) read with Sections 62 and 64 of The Electricity Act, 2003, Regulations 54 and 55 of The Tariff Regulations, 2014 and Regulations 76 and 77 of The Tariff Regulations, 2019 in regard to the non-inclusion/ decapitalisation of assets which are not in use in the course of technical upgradations or modification of the Transmission Systems.
Additional information as per Interim Order to be filed by Petitioner,Respondent
 
261
60/MP/2022
NTPC Limited
Approval of input price of coal supplied from Pakri Barwadih mine for the period from 01.04.2019 to 31.03.2024
Hearing
 
262
59/GT/2022
BHARTIYA RAIL BIJLEE COMPANY LTD. (BRBCL)
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 Nabinagar Thermal Power Project (4X250 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
263
58/GT/2022
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Darlipali Super Thermal Power Station Stage-I  (2x800 MW) for the period from COD of  Unit-I (i.e. 01.03.2020) to 31.03.2024 based on audited financial accounts as on actual COD of Unit-1
Hearing
 
264
57/MP/2022
HIMACHAL PRADESH POWER TRANSMISSION CORPORATION LTD. (HPPTCL)
Petition for inclusion of 220kV D/C Charor-Banala Transmission line under PoC mechanism for recovery of Transmission charges under CERC(Sharing of Inter-State Transmission Charges and Losses) Regulations,2020
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
265
56/MP/2022
ReNew wind energy (AP2) private limited (ReNewAP2)
Petition under Sections 63 and 79 of the Electricity Act, 2003 read with the Competitive Bidding Guidelines and Articles 11 and 13 of the Power Purchase Agreement dated 23.05.2018 executed between ReNew Wind Energy (AP2) Pvt. Ltd. and Solar Energy Corp. of India Ltd.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
266
55/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CECERC (Terms and Conditions of Tariff) Regulations,2014 and CERC (Terms and Conditions of Tariff) Regulations�  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 NRSS-XXXII in Northern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
267
54/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of the generating station during the FY 2019-20 & 2020-21 in respect of  Kishanganga Power Station.
Hearing
 
268
53/MP/2022
DAMODAR VALLEY CORPORATION (DVC)
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 Chandrapura Thermal Power Station Unit-7 & 8 having an installed capacity of 500 MW (2x250 MW) in compliance of Ministry of Environment and Forest and Climate Change, Government of India Notification dated 07.12.2015.
Hearing
 
269
52/MP/2022
NHPC LTD
Miscellaneous petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of dispute between NHPC Ltd. & Power Grid Corporation of India Limited (PGCIL) regarding interpretation of Regulation-6(5) of CERC (Terms and Conditions of Tariff) Regulations, 2009.
Hearing
 
270
45/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Assets under Project � "POWERGRID works associated with North Eastern Region Strengthening Scheme-VI�.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
271
44/MP/2022
Tata Power Delhi Distribution Limited (TPDDL)
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. in terms of the Order dated 17.01.2022 passed in WP (C) 10026 of 2020.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
272
41/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset I- 420 kV, 1 X 80MVAR, 3-Ph Bus Reactor in existing GIS bays at 400/220 kV Misa GIS Substation (Extn.), Asset II- 2 nos. 132 kV line bays at Biswanath Chariali Substation (for termination of Biswanath Chariyali � Itanagar (Arunachal Pradesh) 132 kV D/C (Zebra Conductor) line- line under TBCB) and Asset III-  2 nos. 400 kV (GIS) bays at Silchar and 2 nos. 400 kV (GIS) bays along with 2X 80 MVAR Switchable Line Reactors at Misa for 400 kV D/C (Quad) Silchar-Misa Tr. line (Line under TBCB scope) under Project � "POWERGRID works associated with North Eastern Region Strengthening Scheme-II, Part-B (NERSS-II-B)"
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
273
38/MP/2022
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of disputes arising under the Power Purchase Agreement dated 31.07.2012 between the Petitioner and the Respondents
Hearing
 
274
37/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) 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: 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 alongwith 4 Nos. of 220kV downstream bays and Asset 2: LILO of 2nd Ckt of 400KV D/C Vapi-Navi Mumbai TL alongwith associated bays at Kala substation  under Establishment of 400/220kV GIS Substation at Kala in UT of D&NH in Western Region.
Order reserved
12/IA/2022
275
29/MP/2022
DB Power Limited (DBPL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 19.12.2017 passed in Petition No. 229/MP/2016 and Order dated 06.01.2020 passed in Petition No. 208/MP/2018; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 19.12.2017 passed in Petition No. 229/MP/2016 and Order dated 06.01.2020 passed in Petition No. 208/MP/2018
Hearing
 
276
28/MP/2022
Power System Operation Corporation Ltd (POSOCO)
Petition under Regulation 13 ?Power to issue directions? of Central Electricity Regulatory Commission (Deviation Settlement Mechanism and related matters) Regulations, 2014, read with Regulation 111 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 in the matter of dealing with persistent default in payment of Deviation charges applicable under the CERC (Deviation Settlement Mechanism and related matters) Regulations 2014 and Regulation 40 ?Removal of Difficulty? of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2019  by regional entities and other associated issues.
Hearing
 
277
27/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 Power Purchase Agreement dated 01.04.2013 (as amended) executed between Sembcorp Energy India Limited and distribution companies of Andhra Pradesh for recovery of amounts wrongly deducted towards rebate and for payment of Late Payment Surcharge on delayed payments towards reimbursement of transmission charges and rebate wrongly deducted.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
278
26/MP/2022
Jain Farm Fresh Food Limited (JFFFL)
PETITION UNDER SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 14 AND 15 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS FOR RECOGNITION AND ISSUANCE OF RENEWABLE ENERGY CERTIFICATE FOR RENEWABLE ENERGY GENERATION) REGULATION, 2010
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
279
25/MP/2022
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 111 AND 113 OF THE CERC (CONDUCT OF BUSINESS) REGULATIONS 1999, SEEKING ISSUANCE OF APPROPRIATE DIRECTIONS TO THE RESPONDENT TO INCLUDE THE YEARLY TRANSMISSION CHARGES AS DETERMINED BY LD. APERC VIDE ORDER DATED 07.07.2021 IN THE PoC TRANSMISSION CHARGES FOR THE BILLING PERIOD OF FY 2015-16, 2016-17 AND 2020-2021, AS PER THE CERC (SHARING OF INTER-STATE TRANSMISSION CHARGES AND LOSSES) REGULATIONS, 2010.
Hearing
 
280
22/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I:765/400 kV , 333 MVA single phase auto transformer at Bhiwani Substation under �Spare Transformers in Northern Region�.
Order reserved
 
281
21/TT/2022
Parbati Koldam Transmission Company Limited (PKTCL)
Approval under Regulation-86 of CERC (Conduct of Business) Regulations, 1999, CERC (Term and conditions of Tariff), Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for: 
i. Approval of Truing up of Transmission Tariff for 2014-19 Tariff Block and
ii. Determination of Transmission Tariff for 2019-24 Tariff Block
for transmission line elements covered under the Transmission Project of Parbati Koldam Transmission Company Limited.
Hearing
6/IA/2022
282
19/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 assets under �Transmission system associated with Kalpakkam PFBR (500 MW) project� in Southern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
283
18/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) Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-1: Central Sector Portion for 660.145 KM of Fibre Optic Communication System; Asset-2: UPPTCL Portion for 252.913 KM of Fibre Optic Communication System , Asset-3: Establishment of Fiber Optic Communication System in  Region Kishenpur-New Wanpoh Link (137.52 kms) (Central Sector Portion); Asset-4: Establishment of Fiber Optic Communication System in  Region Bairasul-Pong Link (96.77 kms) (Central Sector Portion)  under ?Establishment of  Fibre Optic Communication System  in  Region under fibre optic expansion project (Additional Requirement )?.
Order Reserved- Additional information for final order to be filed by Petitioner
 
284
17/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 2 Nos. 400kV GIS line bays at Koteshwar S/s under Extension of 400/220kV Koteshwar pooling station  and Asset-II: 1 Nos. 220kV line bay at 400/220kV Roorkee S/s under Line bays associated with Northern region System Strengthening Scheme-XXXVI
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
285
13/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�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset under �POWERGRID works associated with Eastern Region Strengthening Scheme XVIII� in Eastern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
286
11/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 400kV line bays at Bhiwani S/s for termination of 400kV Babai-Bhiwani D/C Line under Provision of 400kV Line bays at Bhiwani (PG)
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
287
10/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 400/220/33kV, 500MVA ICT-4 along with associated bays at Amritsar(PG) Substation under Additional 1X500 MVA, 400/220kV (4th) transformer at Amritsar(Balachak) substation under ISTS
Order reserved
 
288
9/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�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset  under �Eastern Region Strengthening Scheme XV (ERSS � XV)'' in Eastern Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
289
8/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� 2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Asset-I: 2 Nos. 400kV Line bays of 400kV D/C Barmer(RRVPNL)- Bhinmal(PG) line at Bhinmal  S/s under �Line bays associated with various regional strengthening schemes in NR�
Order reserved
 
290
7/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�2019 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset  under �Baharampur (POWERGRID) - Bheramara (BANGLADESH) 02nd 400kV D/C transmission line (INDIAN PORTION)'' in Eastern Region.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
291
6/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 1: Replacement of 3x167 MVA, 400/220KV ICTs with 1X500 MVA ICT at Somanhalli substation, Asset 2: Replacement of 4x167 MVA, 400/220KV ICTs with 1X500 MVA ICT at Somanhalli substation, Asset 3: Replacement of 1x50MVAr Bus reactor with 1x125MVAr Bus reactor at 400/220kV Narendra Substation,  Asset 4: 01 Nos. 500MVA, 765/400kV Regional Spare ICTs at Thiruvalam substation and Asset 5:  01 Nos. 500MVA, 765/400kV Regional Spare ICTs at Raichur substation under System strengthening-XXIII?  in  Southern Region
Order Reserved- Additional information for final order to be filed by Petitioner
 
292
5/MP/2022
HIMACHAL PRADESH POWER TRANSMISSION CORPORATION LTD. (HPPTCL)
Petition before CERC for inclusion of 33/220kV Karian Substation alongwith 220kV Transmission line from Karian to Rajera under POC mechanism
Hearing
 
293
4/MP/2022
NHPC LTD
Application under Regulation-44(6) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2019-20 & 2020-21 in respect of  Chamera-III Power Station
Hearing
 
294
2/TT/2022
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
Petition for Determination of tariff for (1) 400KV Uravakonda - Veltoor I & II feeders for FY 2016-17 to FY 2018-19  in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014.
Hearing
 
295
1/TT/2022
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
11 Nos of assets (OPGW links along with associated communication equipment) under ?Establishment of Communication system under Expansion/ Up gradation of SCADA/ EMS System at SLDCs of Eastern Region (BSPTCL).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
296
282/MP/2021
R.K.M Powergen Private Limited (RKMPPL)
Petition under Section 79(1) (b),79 (1)(f) and 79 (1)(k) of the Electricity Act 2003, read with Articles 11.5.3,11.5.4,12.1, 24.3 and 24.4 of the Pilot Agreement for Procurement of Power (PAPP) dated 26.10.2018 executed between the Petitioner (RKM) and the Respondent (PTC) seeking payment of the outstanding amount on account of (i) monthly supply bills; (ii) late payment surcharge; (iii) additional interest; and for furnishing of Letter of Credit as payment security mechanism.
Hearing
61/IA/2022
297
281/MP/2021
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition under Sections 61 read with 79 of the Electricity Act 2003 and Regulation 6.3.B of CERC (Indian Electricity Grid Code) (Fourth Amendment) Regulations, 2016 and this Hon�ble Commission�s Order No. L-1/219/2017-CERC dated 05.05.2017 seeking directions to Uttar Pradesh Power Corporation Limited for making payment for Technical Minimum Compensation on account of Part Load Operation of MB Power�s 1200 MW (2x600 MW) Anuppur Thermal Power Project.
Hearing
 
298
275/MP/2021
SB ENERGY FOUR PRIVATE LIMITED (SBEFPL)
Petition under Section 79 of the Electricity Act 2003 read with Article 12 of the Power Purchase Agreements dated 27.04.2018 seeking in-principal approval for Change in Law event i.e., Finance Department (Tax Division), Government of Rajasthan Notifications dated 19.11.2019 and 30.03.2020 in terms of which Land Tax is to be imposed upon the Project land of 2 x 100 MW (200 MW) Solar PV Power Plants established by SB Energy Four Private Limited in the State of Rajasthan having land admeasuring 20,23,430 Sq. meter each with effect from 19.11.2019.
Hearing
 
299
274/MP/2021
SB Energy Three Private Limited (SBTPL)
Petition under Section 79 of the Electricity Act 2003 read with Article 12 of the Power Purchase Agreements dated 06.10.2017 seeking in-principal approval for Change in Law event i.e., Finance Department (Tax Division), Government of Rajasthan Notifications dated 19.11.2019 and 30.03.2020 in terms of which Land Tax is to be imposed upon the Project land of 2 x 50 MW (100 MW) Solar PV Power Plants established by SB Energy Three Private Limited in the State of Rajasthan.
Hearing
 
300
273/MP/2021
NTPC Limited
Petition under section 79 (1) (a) of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 21.12.2018 executed between NTPC Ltd. and Uttar Pradesh Power Corporation Limited, seeking compensation due to increase in costs on account of change in rate of Goods & Services Tax amounting to a Change in Law event with respect to the Solar PV Power Project having Project capacity of 140 MW at Bilhaur, Uttar Pradesh.
Hearing
 
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S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
301
271/MP/2021
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 REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS FOR IMPLEMENTATION AND ESTABLISHMENT OF NEW POOLING STATION AT FATEHGARH-II CONNECTED THROUGH LILO OF FATEHGARH POOLING STATION-BHADLA 765 kV D/C LINE.
Hearing
 
302
27/RP/2021 in 30/GT/2020
SJVN Limited
Petition under Section 94 (2) Of The Electricity Act, 2003 read with Regulation 103 of The Central Electricity Regulatory Commission (Conduct Of Business) Regulations, 2009 and Section 114 read with order 47 rule 1 of the Code of Civil Procedure, 1908 for Review of the order dated 16.09.2021 (Petition No. 30/GT/2020) passed by the Hon�ble Commission in the matter of determination of tariff of Nathpa Jhakri Hydro Power Station (1500 MW) for the period from 01.04.2019 to 31.03.2024.
Additional information as per Interim Order to be filed by Petitioner,Respondent
 
303
268/MP/2021
Powerica Limited
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 read with Article 12 of the long-term Power Purchase Agreement dated 17.10.2019 entered into between M/s Powerica Limited and Solar Energy Corporation of India Limited for approval of Change in Law events and consequential compensation
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
304
265/MP/2021
ALIPURDUAR TRANSMISSION LIMITED (ATL)
Alipurduar Transmission Limited versus South Bihar Distribution Company Limited & Ors.
Hearing
 
305
264/GT/2021
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Muzaffarpur Thermal Power Station Stage-I (2x110 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Hearing
 
306
263/GT/2021
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of MTPS Stage-I (2x110 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
307
261/MP/2021
Jhabua Power Limited (JhabuaPower)
Petition Under Section 79(1)(B) for approval of the Supplementary Agreements (Amendments) of PPAs on account of Rationalization of Coal.
Hearing
 
308
259/MP/2021
SBSR POWER CLEANTECH ELEVEN PRIVATE LIMITED (SBSRELEVEN)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003, seeking deferment of operationalization of Long-Term Access (LTA) granted by the Central Transmission Utility (CTU) to the Petitioner.
Hearing
 
309
256/MP/2021
Adani Solar Energy Four Private Limited (ASEFPL)
Petition under Section 86 of the Electricity Act 2003 read with Article 12 of the Power Purchase Agreement dated 30.11.2018 seeking in-principal approval for Change in Law event i.e., Finance Department (Tax Division), Government of Rajasthan Notifications dated 19.11.2019 and 30.03.2020 in terms of which Land Tax is to be imposed upon Adani Solar Energy Four Private Limited (ASEFPL) 50 MW Solar Power Plant?s land measuring 10,11,715 Sq. meter with effect from 19.11.2019.
Hearing
 
310
255/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 Assets (04 nos) under �Eastern Region Strengthening Scheme V (ERSS-V)� in Eastern Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
311
252/MP/2021
Haryana Vidyut Prasaran Nigam Limited (HVPNL)
A petition under Section 79(1)(f) and 79 (1) (c) read with Section 158 of the Electricity Act, 2003 and Regulation 111 of the CERC (Conduct of Business) Regulation, 1999.
Order reserved
 
312
248/MP/2021
Power System Operation Corporation Ltd (POSOCO)
Petition filed for approval of manpower plan and associated HR expenses of POSOCO for the control period 2019-24 in compliance of the directions of the Central Electricity Regulatory Commission in Petition No. 375/MP/2019, 374/MP/2019, 376/MP/2019, 378/MP/2019, 400/MP/2019 and 399/MP/2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
313
246/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 Solapur Super Thermal Power Station (2x660 MW)for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
314
245/MP/2021
NTPC Limited
Approval of input price of coal supplied from Dulanga mine for the period from 01.10.2020 to 31.03.2024
Hearing
 
315
244/MP/2021
Adani Renewable Energy Park Rajasthan Limited (AREPRL)
Petition under Sections 79(1)(c) and Section 79 (1) (f) of the Electricity Act, 2003 seeking  deferment of the operationalization  date of the  1000 MW Long Term Access granted to Adani Renewable Energy Park Rajasthan Ltd. by Central Transmission Utility to match with the completion and commissioning of Solar Park, and exemption from liability of paying transmission charges until such time, on account of force majeure events.
Hearing
 
316
242/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: �800kV 1500 MW (Pole-IV) 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.
Order reserved
 
317
240/MP/2021
Powerica Limited
Petition For Grant Of Stage II Connectivity To The Petitioner Under Regulation 32 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 (�Connectivity Regulations�) And Petition For Seeking Appropriate Directions By This Hon�ble Commission On Respondent No. 1 To Grant Physical Connectivity For The Petitioner�s Project With Present Transformer Capacity Of 55 Mva For Achieving Early Commissioning Of Approx. 27 Mw Out Of The Total Project Capacity Of 50.6 Mw
Hearing
83/IA/2021
318
238/MP/2021
NTPC Limited
Petition under Section 79(1)(f) read with Section 142 of the Electricity Act, 2003 in terms of the Orders dated 09.10.2018, 12.04.2019 and 18.04.2019 passed by this Hon�ble Commission in Petition No. 188/MP/2017 and Batch, Petition No. 206/MP/2018 and Batch and Petition No. 164/MP/2018 and Batch respectively seeking consequential recovery of the amount of Rs. 22.71 Crores from Karnataka-DISCOMS, paid by the Petitioner as an Intermediary Procurer to Solar Power Developers towards the claim of �Change in Law� allowed by this Hon�ble Commission.
Hearing
 
319
237/MP/2021
Khargone Transmission Limited (KTL)
Petition under Sections 63 and 79 of the Electricity Act, 2003 read with the statutory framework governing Inter-state Transmission Systems, and Articles 11 and 12 of the Transmission Service Agreement dated 14.03.2016 executed between Khargone Transmission Limited and its Long-Term Transmission Customers for inter alia claiming compensation due to Change in Law and seeking extension in the scheduled commercial operation date of the relevant elements of the Project on account of Force Majeure.
Hearing
31/IA/2022
320
236/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 Barh  Super Thermal Power Station, Stage-I (3x660 MW) for the period from anticipated COD of Unit#1 (01.11.2021) to 31.03.2024.
Hearing
 
321
235/MP/2021
Betam Wind Energy Private Limited
Petition under Section 79(1)(f) read with section 79 (1)(a) and (b) of the Electricity Act, 2003 read with the Guidelines for Tariff Based Competitive Bidding Process for Procurement of Power from Grid Connected Wind Power Projects, 2017 as amended from time to time seeking declaration of discharge from any obligation and liability to the Respondent under the Request for Selection No. SECI/C&P/WPD/1200MW/T7/RfS/022019 dated 22.02.2019, Letter of Award dated 19.06.2019 or otherwise.
Hearing
 
322
232/MP/2021
NTPC Limited
Petition under Section 79(1)(f) read with Section 142 of the Electricity Act, 2003 in terms of the Orders passed by this Hon�ble Commission vide Order dated 09.10.2018 passed in Petition No. 232/MP/2017, Petition No. 233/MP/2017 & Petition No. 13/MP/2018, Order dated 12.04.2019 passed in Petition No. 209/MP/2018, Order dated 27.03.2020 passed in Petition No. 395/MP/2018 and Order dated 05.02.2019 passed in Petition No. 187/MP/2018 , seeking recovery of the amount to the tune of Rs. 52 Crores approx. from Distribution Companies of Telangana, paid by the Petitioner as an Intermediary Procurer to the various Solar Power Developers towards the Claim on account of the �Change in Law� allowed by this Hon�ble Commission.
Hearing
 
323
228/MP/2021
MAHINDRA RENEWABLES PRIVATE LIMITED (MRPL)
Petition under Section 79(1)(b), Section 79(1)(f) and Section 79(1)(k) of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement(s) dated 28.12.2018 seeking issuance of appropriate order(s) / direction(s) / declaration from this Hon�ble Commission that the imposition of safeguard duty on the import of solar cells, whether or not assembled in modules or panels, vide Notification No. 2/2020-Customs (SG) dated 29.07.2020 issued by the Department of Revenue, Ministry of Finance (Government of India) is an event of Change in Law and for seeking approval of the quantum and mechanism of compensation (along with interest) as submitted along with the present Petition in line with the methodology provided by this Hon�ble Commission vide its order dated 20.08.2021 in Petition No. 536/MP/2020.
Hearing
 
324
227/MP/2021
Azure Power Maple Private Limited (APMPL)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT 2003 FOR APPROVAL OF CHANGE IN LAW AND SEEKING AN APPROPRIATE MECHANISM FOR GRANT OF AN APPROPRIATE ADJUSTMENT/ COMPENSATION TO OFFSET FINANCIAL/ COMMERCIAL IMPACT OF CHANGE IN LAW EVENT ON ACCOUNT OF RESCISSION OF NOTIFICATION NO. 1/2011 - CUSTOMS DATED 06.01.2011 VIDE NOTIFICATION NO. 7/2021 - CUSTOMS DATED 01.02.2021, WHICH HAS RESULTED IN INCREASE IN RATE OF BASIC CUSTOMS DUTY ON SOLAR INVERTERS IMPORTED INTO INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENT DATED 27.11.2019 EXECUTED BETWEEN AZURE POWER MAPLE PRIVATE LIMITED AND SOLAR ENERGY CORPORATION OF INDIA LIMITED.
Hearing
 
325
226/MP/2021
Azure Power Forty One Private Limited (APFOPL)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT 2003 FOR APPROVAL OF CHANGE IN LAW AND SEEKING AN APPROPRIATE MECHANISM FOR GRANT OF AN APPROPRIATE ADJUSTMENT/ COMPENSATION TO OFFSET FINANCIAL/ COMMERCIAL IMPACT OF CHANGE IN LAW EVENT ON ACCOUNT OF RESCISSION OF NOTIFICATION NO. 1/2011 - CUSTOMS DATED 06.01.2011 VIDE NOTIFICATION NO. 7/2021 - CUSTOMS DATED 01.02.2021, WHICH HAS RESULTED IN INCREASE IN RATE OF BASIC CUSTOMS DUTY ON SOLAR INVERTERS IMPORTED INTO INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENT DATED 17.09.2019 EXECUTED BETWEEN AZURE POWER FORTY ONE PRIVATE LIMITED AND SOLAR ENERGY CORPORATION OF INDIA LIMITED.
Hearing
 
326
223/GT/2021
NHPC LTD
Petition for truing up of tariff for the period 11.03.2016 (COD of 1st unit) to 31.03.2019 and tariff petition for the period 2019-21 in respect of Teesta Low Dam-IV Power Station.
Preliminary Scrutiny
 
327
221/MP/2021
Maithon Power Limited (MPL)
Present Petition has been filed under Section 79 of the Electricity Act, 2003 read with Part 7 of the CERC (Indian Electricity Grid Code) Regulations, 2010 (�IEGC�), seeking clarification on the methodology of sharing of compensation amongst the beneficiaries as per Regulation 6.3B of the IEGC and the Compensation Mechanism approved by the Hon�ble Commission in its Order dated 05.05.2017
Order reserved
 
328
220/MP/2021
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition under Section 79(1)(a) of the Electricity Act, 2003read with Regulation 3 (25), 76 and 77 of the CERC (Terms and Conditions of Tariff) Regulations, 2019 praying for declaration of Deemed Availability for the period from 24.07.2020 to 02.10.2020 in respect of MTPS Stage-II (2X195 MW).
Hearing
 
329
216/MP/2021
DB Power Limited (DBPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for seeking recovery of amount deducted by Maharashtra State Electricity Distribution Company Limited (MSEDCL) and Tata Power Trading Company Limited (TPDCL) and, with respect to a tender, being Tender Event No. MSEDCL/Short/18-19/ET/58 dated 05.07.2018.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
330
215/MP/2021
Sasan Power Limited (SPL)
Petition under Section 79 of the Electricity Act, 2003 read with statutory framework governing procurement of power through competitive bidding and Article 13.2(b) of the Power Purchase Agreement dated 07.08.2007 executed between Sasan Power Limited and the Procurers for compensation due to Change in Law impacting revenues and costs during the Operating Period
Hearing
34/IA/2022
331
214/MP/2021
ReNew Solar Urja Private Limited (RSUPL6)
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 event on account of rescission of Notification No. 1/2011 ? Customs dated 06.01.2011 vide Notification No. 7/2021 ? Customs dated 01.02.2021, which has resulted in increase in rate of basic customs duty on import of solar inverters, increase in quantum of social welfare surcharge and IGST in terms of Article 12 of the Power Purchase Agreement dated 10.08.2020 between M/s ReNew Solar Urja Private Limited and Solar Energy Corporation of India Limited
Hearing
 
332
212/GT/2021
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 77 of 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 Teesta Low Dam -IV Power Station.
Hearing
 
333
207/MP/2021
Eden Renewable Cite Private Limited
Petition under Section 79(1)(b), Section 79(1)(f) and Section 79(1)(k) of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement(s) dated 25.06.2019 seeking issuance of appropriate order(s) / direction(s) / declaration from this Hon�ble Commission that the imposition of safeguard duty on the import of solar cells, whether or not assembled in modules or panels, vide Notification No. 2/2020-Customs (SG) dated 29.07.2020 issued by the Department of Revenue, Ministry of Finance (Government of India) is an event of Change in Law and for seeking approval to the quantum and mechanism of compensation (along with interest) as submitted along with the present Petition in line with the methodology as settled by this Hon�ble Commission vide its order dated 20.08.2021 in Petition No. 536/MP/2020.
Hearing
47/IA/2022
334
206/MP/2021
NTPC Limited
Petition under Section 79 (1) (a) of the Electricity Act, 2003 read with Article 12.1.1 of the PPA dated 25.10.2019.
Hearing
 
335
204/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) Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 

For Asset-1: Central Sector Portion for 89.148 KM & Telecom Sharing of 903.892 KM of  Establishment of  Fiber Optic Communication System; Asset-2: DTL Portion for 264.294 KM of Establishment of Fiber Optic Communication System ; Asset-3: UPPTCL Portion of 96.335 KM of Establishment of Fiber Optic Communication System , Asset-4: PSTCL portion of 215.548 KM of Establishment of Fiber Optic Communication System; Asset-5: HPSEB portion of 360.571 KM of Establishment of Fiber Optic Communication System under ?Establishment of  Fiber Optic Communication System  in Northern Region?.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
336
202/MP/2021
MB Power (Madhya Pradesh) Limited (MBPMPL)
Petition for execution/ implementation of the Order dated 03.06.2019 passed under Section 79 of the Electricity Act, 2003 by this Hon�ble Commission in Petition No. 156/MP/2018; and initiation of proceedings under Section 142 of the Electricity Act, 2003 against Uttar Pradesh Power Corporation Limited and Uttar Pradesh Discoms in relation thereto.
Hearing
26/IA/2022
337
197/TT/2021
Jindal Power Limited (JPL)
Approval under Sections 61, 62 and 86 (1) (a) of the Electricity Act, 2003, the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 (hereinafter referred to as ?CERC Tariff Regulations 2014?), the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 (hereinafter referred to as ?CERC Tariff Regulations 2019?) and the Central Electricity Regulatory Commission (Procedure for making of application for determination of tariff, publication of the application and other related matters) Regulations, 2004 and its amendments for approval of Annual Fixed Cost and determination of tariff for the Licensed Transmission Business for the FY 2019-20, FY 2020-21, FY 2021-22, FY 2022-23 and FY 2023-24 and truing up for the FY 2014-15, FY 2015-16, FY 2016-17, FY 2017-18 and FY 2018-19.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
338
194/MP/2021
TRN ENERGY PRIVATE LIMITED
Petition under Section 79 (1) (b) and (f) of the Electricity Act, 2003 and in terms of order dated 12.06.2019 in Petition No. 118/MP/2018 for grant of compensation on account of change in allocation of Mines for supply of coal
Hearing
 
339
193/MP/2021
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79(1) (b) read with Section 79(1) (f) of the Electricity Act, 2003 inter alia seeking a direction to the Respondents to refund the amounts wrongfully deducted by the Respondents from the Bills raised by the Petitioner and a direction to the Respondents to execute Supplementary Power Purchase Agreements  under Round (iii) of the Shakti Scheme before 30.09.2021
Hearing
 
340
192/MP/2021
SBSR POWER CLEANTECH ELEVEN PRIVATE LIMITED (SBSRELEVEN)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003, read with Article 4.5(a) of the Power Purchase Agreement (PPA) dated 20.08.2019 executed between the Petitioner and Solar Energy Corporation of India Limited (SECI), read with the back-to-back Power Sale Agreements (PSAs) dated 17.06.2019 and 26.06.2019 executed between SECI and BSES Yamuna Power Limited (BYPL) and Tata Power Delhi Distribution Limited (TPDDL), respectively, seeking extension of Scheduled Commercial Operation Date (SCOD). 

AND IN THE MATTER OF:

Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003, based on the extension of SCOD sought in the present petition, seeking consequent deferment of operationalization of Long-Term Access (LTA) granted by the Central Transmission Utility (CTU) to the Petitioner.
Hearing
52/IA/2022 ,62/IA/2022
341
188/MP/2021
Coastal Energen Private Limited (CEPL)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 seeking compensation on account of events pertaining to change in law events, read with Article 10 of the Power Purchase Agreement dated 19.12.2013 executed between the Petitioner and the Respondent No. 1
Hearing
 
342
186/MP/2021
Dakshin Gujarat Vij Company Limited (DGVCL)
PETITION UNDER SECTION 79 (1) (c) READ WITH SECTIONS 142 AND 146 OF THE ELECTRICITY ACT, 2003 REGARDING NON COMPLIANCE OF THE ORDER DATED 08.06.2013 IN PETITION NO. 245/MP/2012 PASSED BY THE HON'BLE COMMISSION AND FOR CONSEQUENTIAL DIRECTIONS
Hearing
 
343
185/MP/2021
R.K.M Powergen Private Limited (RKMPPL)
PETITION UNDER SECTIONS 79 (1)(b), 79 (1)(f) AND 79 (1)(k) OF THE ELECTRICITY ACT, 2003
Hearing
 
344
183/MP/2021
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
PETITION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 111 AND 113 OF THE CERC (CONDUCT OF BUSINESS) REGULATIONS 1999, SEEKING DIRECTIONS TO SOUTHERN REGIONAL POWER COMMITTEE TO PROVIDE NECESSARY INFORMATION REGARDING INTRA-STATE TRANSMISSION LINES FALLING UNDER REGULATION 2(1)(ee) CERC (SHARING OF INTER-STATE TRANSMISSION CHARGES AND LOSSES) REGULATIONS, 2020.
Hearing
 
345
181/MP/2021
Maruti Clean Coal and Power Limited (MCCPL)
A Petition under Section 79(1)(f) read with Section 79(1)(b) and 79(1)(k) of the Electricity Act, 2003 read with the relevant Regulations seeking issuance of appropriate directions to the Respondent to declare that the Letter of Credit opened by the Respondent is in contravention of the provisions of the PTC-PPA and Procurer-PPA and to direct the Respondent to pay compensation towards such breach of the PPA and also to impose penalty under Regulation 14C for violation of Regulation 7(h) of  the CERC (Procedure, Terms and Conditions for Grant of Trading License and Other Related Matters) Regulations, 2009; and to direct the Respondent to refund the excess trading margin and excess rebate charged by the Respondent for the period w.e.f. 31.01.2020 till opening of Payment Security Mechanism (PSM) as per the Procurer-PPA, PTC-PPA and the provisions of the CERC (Procedure, Terms and Conditions for Grant of Trading License and Other Related Matters) Regulations, 2020 issued by this Hon?ble Commission along with Late Payment Surcharge; and to direct that the Respondent shall not be eligible to charge trading margin exceeding 2 paise/ kWh till such time the Respondent opens PSM in conformity with the PTC-PPA, Procurer-PPA and the applicable Regulations of this Hon?ble Commission.
Hearing
 
346
180/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: LILO of 400kV S/C  Lonikhand (MSETCL) - Kalwa(MSETCL) Line at Navi-Mumbai alongwith 400/220 KV Navi Mumbai ( GIS Substation)  at Navi Mumbai under ?Western Region System Strengthening Scheme V?
Hearing
 
347
175/MP/2021
Gati Infrastructure Pvt. Ltd.
Petition under Section 79 (1) (c), and 79 (1) (k) of the Electricity Act, 2003 read with Clause 6.4.3 of the Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations, 2010 seeking approval for scheduling of power for Chuzachen Hydro Electric Power Plant from Eastern Regional Load Dispatch Centre.
Order reserved
 
348
173/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: �800kV 1500 MW (Pole-II) HVDC terminals each at Raigarh (HVDC Station) & Pugalur (HVDC Station) and Asset-2: �800kV 1500 MW (Pole-III) 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.
Order reserved
 
349
172/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 Transmission Assets under �HVDC Bipole link between Western Region (Raigarh, Chattisgarh) and Southern Region (Pugalur, Tamil Nadu) � North Trichur (Kerala) � Scheme #3: Pugalur-Trichur 2000MW VSC based HVDC System�.
Order reserved
 
350
171/MP/2021
Renew Sun Waves Private Limited (RSWPL)
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 and rescission of Notification No. 1/2011 - Customs dated 06.01.2011 vide Notification No. 7/2021 - Customs dated 01.02.2021, which has resulted in increase in rate of basic customs duty on import of solar inverters, in terms of Article 12 of the Power Purchase Agreements dated 13.08.2019 between M/s ReNew Sun Waves Private Limited. and Solar Energy Corporation of India Limited
Hearing
 
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S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
351
168/MP/2021
ReNew Solar Energy (Jharkhand three) Pvt Ltd (RSEJTPL)
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 and rescission of Notification No. 1/2011 - Customs dated 06.01.2011 vide Notification No. 7/2021 - Customs dated 01.02.2021, which has resulted in increase in rate of basic customs duty on import of solar inverters, in terms of Article 12 of the Power Purchase Agreement dated 18.11.2019 between M/s ReNew Solar Energy (Jharkhand Three) Private Limited and Solar Energy Corporation of India Limited
Hearing
 
352
167/MP/2021
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79(1) (b) read with Section 79(1) (f) of the Electricity Act, 2003 inter alia seeking compensation on account of occurrence of �Change in Law events� relating to Power Purchase Agreements dated 18.12.2013 and 19.12.2013 entered into between the Petitioner and the Respondents
Hearing
 
353
166/MP/2021
NTPC Limited
Petition under Section 79 (1) (a) and (f) of the Electricity Act, 2003 read with Regulation 7 of the Central Electricity Regulatory Commission (Indian Electricity Grid Code) Regulations, 2010 (?IEGC?) for payment of Compensation of De-gradation to the Petitioner
Order reserved
 
354
164/MP/2021
KOHIMA-MARIANI TRANSMISSION LIMITED (KMTL)
Petition under Section 79 of the Electricity Act, 2003 read with statutory framework for tariff based competitive bidding for transmission services, the relevant provisions of the Transmission Service Agreement dated 20.09.2016 and the applicable laws forinter alia seeking extension of Scheduled Commercial Operation Date of the Transmission Project from 31.07.2020 till 31.12.2020, without any adverse consequences, in accordance with the relevant provisions of the Transmission Service Agreement dated 20.09.2016 and particularly the Ministry of Power�s Circular dated 27.07.2020 which mandated grant of 5 months� time extension for under construction ISTS projects affected on account of COVID-19 pandemic.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
355
163/RC/2021
Shiga Energy Private Limited (SEPL)
PETITION UNDER SECTIONS 79 (1)(c) AND (h) OF THE ELECTRICITY ACT, 2003 READ WITH THE INDIAN ENERGY GRID CODE
Preliminary Scrutiny
 
356
161/TT/2021
RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED (RVPN)
Determination of Tariff for the year 2019-20 in respect of RVPN owned transmission lines/system connecting with other States and Intervening transmission lines incidental to inter-State transmission of electricity for Inclusion in the POC transmission charges in accordance with the CERC (Terms and Condition of Tariff) Regulation 2019 and CERC (Sharing of Transmission Charges and Losses) Regulation, 2010 and its subsequent amendments.
Hearing
 
357
10/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 Essar Electric Power Development Corporation Limited.
Interim order issued
 
358
157/MP/2021
Nuclear Power Corporation of India Ltd. (NPCIL)
Petition filed by the Nuclear Power Corporation of India, Petitioner under Section 79 (1) (f), (c) and (k) and other applicable provisions of the Electricity Act, 2003 read with Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations 1999 along with Regulation 12 read with Regulation 32 and Regulation 33A 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, against the arbitrary acts and omissions of Power Grid Corporation of India Limited, Respondent inter-alia towards cancellation of the Agreement for Long Term Access dated 31.07.2020 and the encashment of Application Bank Guarantee No. 0479119BG0000167 dated 30.05.2019 of Rs. 2.8 Crores furnished by Petitioner to the Respondent.
Hearing
 
359
154/MP/2021
NTPC Limited
Petition under Section 79(1)(a) of the Electricity Act, 2003 read with 76 and 77 of the CERC (Terms and Conditions of Tariff) Regulations, 2019 praying for declaration of Deemed Availability for the period from 01.04.2020 to 30.04.2020 in respect of Ramagundam Super Thermal Power Station Stage-III (1X500 MW) with Affidavit.
Order Reserved- Additional information for final order to be filed by
 
360
153/MP/2021
Punjab State Power Corporation limited (PSPCL)
PETITION UNDER SECTION 79 (1) (A) AND (F) AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 FOR DECIDING THE NAPAF ISSUE AND CONSEQUENT ADJUDICATION OF DISPUTES BETWEEN THE PETITIONER AND THE RESPONDENT NO. 1 WITH RESPECT TO THE PARBATI ? III (HEP)
Hearing
 
361
151/MP/2021
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition U/S 79 of The Electricity Act for adjudicating the Dispute between JITPL and NR Delhi
Hearing
 
362
149/MP/2021
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b) read with Section 79(1)(f) and other applicable provisions of the Electricity Act, 2003 seeking adjudication of disputes and differences under the Power Purchase Agreement dated 31.07.2012 as amended on 19.12.2014 and 23.01.2018 in regard to non-payment of tariff and unilateral deduction of capacity charges under the Bills of the Petitioner by the Respondents
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
363
147/MP/2021
Bharat Aluminium Company Limited (BALCO)
Petition under Section 79 (1) (b), 79 (1)(f) and 79 (1)(k) of the Electricity Act 2003, read with Regulation 6.3B of the Central Electricity Regulatory Commission (Indian Electricity Grid Code) (Fourth Amendment) Regulations, 2016 seeking payment of the outstanding amount on account of illegal deductions made by TANGEDCO from the Monthly Bills raised by the Petitioner herein; AND for quashing the impugned letters dated 19.01.2021, 04.02.2021 and 03.03.2021
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
364
145/MP/2021
KSK Mahanadi Power Company Limited (kskmahanadi)
PETITION UNDER SECTION 79(1)(B), 79(1)(F) AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 FOR ADJUDICATION OF DISPUTES WITH THE RESPONDENT WITH REGARD TO THE TARIFF PAYABLE UNDER THE POWER PURCHASE AGREEMENT DATED 27/11/2013
Hearing
 
365
144/MP/2021
M.P. Power Management Co. Ltd. (MPPMCL)
Miscellaneous Petition under Section 129 of the Electricity Act, 2003 for securing compliance of the judgment and order dated 05.09.2019 passed by the Hon'ble Supreme Court of India in Civil Appeal no. 13452 of 2015.
Hearing
 
366
134/MP/2021
NER II Transmission Limited (nerii)
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 27.12.2016 executed between NER-II Transmission Limited (?Petitioner?/ ?NER-II?) and its Long-Term Transmission Customers for inter alia claiming compensation due to Changes in Law and seeking an extension to the scheduled commissioning date of the relevant elements of the Project on account of Force Majeure events.
Hearing
 
367
131/MP/2021
Refex Industries Limited
Petition under Section 79(1)(b) along with Section 79(1)(f) of Electricity Act, 2003 read with Central Electricity Regulatory Commission (Deviation Settlement Mechanism and related matters) Regulations, 2014 (?CERC DSM Regulations?) for declaring that Article 10.2.1 of the PPAs dated 25.01.2012 and 15.10.2010 along with its amendments between Petitioner and Respondent stands superseded by Regulation 5(i)(v) and (vi) of the DSM Regulations and for consequent direction on the Respondent to proceed accordingly for payment of tariff under the PPAs.
Hearing
 
368
130/MP/2021
Western Regional Load Despatch Centre (WRLDC)
Application under Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive for WRLDC for control period 2014-19.
Hearing
 
369
125/MP/2021
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Sections 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of Regulations 48 (1)(a), 48 (1)(b), 54 and 55 under Chapter-10 (Miscellaneous Provisions), of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations,2014 and Regulations 66 (1), 66 (2), 76 and 77 under Chapter-15 (Miscellaneous Provisions) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations , 2019 for approval of   Determination of Normative Plant Availability Factor (NAPAF) and Relaxation of Norms for Auxiliary Energy Consumption (AEC) in respect of 60 MW Tuirial Hydro Electric Plant.
Hearing
 
370
123/MP/2021
SJVN Limited
Petition under Regulation 12 & 13 of CERC (Terms and Conditions of Tariff) Regulations, 2004; Regulation 44 of CERC (Terms and Conditions of Tariff) Regulations, 2009 and Regulation  8 (3) & (7) and 29 (4) (b), 54 & 55 of CERC (Terms and Conditions of Tariff) Regulations, 2014 for recovery of additional cost incurred consequent to Pay & Wages revision of SJVN/ RHPS Employees, Central Industrial Security Forces (CISF) as well as impact of Revision in Minimum Wages and Implementation of GST Act in respect of Rampur Hydro Power Station (RHPS).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
371
122/MP/2021
Tata Power Delhi Distribution Limited (TPDDL)
Petition under Section 79(1)(f) read alongwith Section 79 (1)(b) and 79(1)(c) of the Electricity Act, 2003 seeking adjudication of disputes between Tata Power Delhi Distribution Limited and Pragati Power Corporation Limited, (Pragati, Unit-III, 1371 MW Power Plant-Bawana) regarding forceful power scheduling and consequent violation of Merit Order Dispatch principle
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
372
121/MP/2021
Power System Operation Corporation Ltd (POSOCO)
Application under Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive for NLDC for control period 2014-19.
Hearing
 
373
120/MP/2021
EASTERN REGIONAL LOAD DESPATCH CENTRE (ERLDC)
Truing up application under sub-section (4) of section 28 of Electricity Act 2003 read with Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive of ERLDC for control period 2014-19.
Hearing
 
374
119/MP/2021
Tata Power Delhi Distribution Limited (TPDDL)
Petition under Section 79 (1) (f) of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreement dated 23.03.2011 seeking Appointment of Arbitrator for resolution of disputes between Tata Power Delhi Distribution Limited and THDC Limited to arbitration
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
375
118/MP/2021
Sprng Wind Energy Prvate Limited (SWEPL)
Petition under Section 79(1)(f) read with section 79(1)(a), (b) and (k) of the Electricity Act, 2003 seeking inter alia a declaration that the Power Purchase Agreement dated 16.03.2020 stands validly terminated and/ or discharged, and seeking the release of the Performance Bank Guarantee issued to the Respondent
Reply / additional information as per ROP to filed by Petitioner,Respondent
40/IA/2021
376
117/MP/2021
MYTRAH VAYU (SABARMATI) PRIVATE LIMITED (MVSPL)
PETITION UNDER SECTION 79(1)(F) READ WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING RECOGNITION OF  FORCE MAJEURE EVENTS IMPACTING THE IMPLEMENTATION OF THE PROJECT BY THE PETITIONER AND SEEKING APPROPRIATE RELIEFS WITH REGARD TO EXTENSION OF SCHEDULED COMMISSIONING DATE AND STAY OF ANY COERCIVE MEASURES INCLUDING STAY OF ENCASHMENT OF PERFORMANCE BANK GUARANTEE.
Hearing
 
377
113/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 Assets (03 nos) under ?POWERGRID works associated with Transmission system strengthening in Indian System for transfer of power from new HEPs in Bhutan? in  Region
Order reserved
48/IA/2022
378
112/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: 400 kV D/C Hiriyur ? Mysore transmission line along with associated bays and 2X80 MVAR switchable line reactors along with associated bays at 400/220 kV Mysore S/S, Asset-2: 1X500 MVA 400/220 kV  ICTs along with  associated bays at Tumkur (Pavagada)S/S, Asset-3: 1X125 MVA 400kV  Bus Reactor along with  associated bays at Tumkur (Pavagada) pooling S/S and Asset-4: 1X500 MVA 400/220 kV  ICT along with associated bays and equipments at Tumkur (Vasantnarsapur) S/S under Transmission system for Ultra Mega Solar Power Park at Tumkur (Pavgada), Karnataka - Phase II (Part A).
Order reserved
 
379
111/MP/2021
West Bengal State Electricity Distribution Company Limited (WBSEDCL)
Petition under Section 79 of the Electricity Act, 2003 filed by West Bengal State Electricity Distribution Company Limited challenging the repeated revisions in energy charges being claimed by NTPC Limited in relation to supply of power from the Farakka Super Thermal Power Station.
Hearing
38/IA/2021
380
107/MP/2021
Avikiran Solar India Private Limited (avikiransolar)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 seeking directions against Power Grid Corporation of India Limited to comply with the Ministry of Power�s Order bearing Reference No. 23/12/2016-R&R dated 15.01.2021 and extend the commencement of the Petitioner�s Long Term Access under the LTA Agreement dated 15.10.2018 to coincide with the revised Scheduled Commissioning Date under the Petitioner�s Power Purchase Agreement dated 04.09.2018.
Reply / additional information as per ROP to filed by Petitioner,Respondent
36/IA/2021
381
102/MP/2021
DAMODAR VALLEY CORPORATION (DVC)
PETITION FOR EXECUTION OF THE ORDER DATED 10.01.2020 IN PETITION NO. 236/MP/2017 PASSED BY THIS HONOURABLE COMMISSION
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
382
100/MP/2021
DAMODAR VALLEY CORPORATION (DVC)
PETITION FOR EXECUTION OF THE ORDER DATED 13.01.2020 IN PETITION NO. 78/MP/2018 PASSED BY THIS HON'BLE COMMISSION
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
383
96/MP/2021
NTPC Vidyut Vyapar Nigam Limited (NVVN)
Petition under Section 79 and 142 of the Electricity Act, 2003 read with Regulation 111, 113 and 119 of the Conduct of Business Regulations, 1999 for execution of Order dated 8.11.2019 passed by the Hon�ble Commission and directions and initiation of appropriate action against the Respondent no. 1 to 3 for non-compliance of the directions issued under order dated 8.11.2019 in Petition No. 17/MP/2018.
Hearing
 
384
94/MP/2021
Central Transmission Utility (CTU)
PETITION UNDER SECTION 79(1)(f) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING DIRECTIONS FOR INSTALLATION OF OPTICAL GROUND WIRE ON THE 400kV KURUKSHETRA-MALERKOTLA TRANSMISSION LINE ESTABLISHED UNDER THE NORTHERN REGION SYSTEM STRENGTHENING SCHEME XXXI(B).
Hearing
 
385
92/MP/2021
Essar Power Transmission Company Limited (EPTCL)
For implementation of direction issued pursuant to 2nd Meeting of validation committee
Hearing
 
386
91/MP/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Section 79(1)(c) AND Section 38(2)(b) & (c) of the Electricity Act, 2003 read with Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking allowance of interest during construction (IDC) and incidental expenses during construction (IEDC) for the period from 21.5.2015 to 21.9.2015 for ?220 kV D/c New Melli-Rangpo line and Associated bays at New Melli and Rangpo alongwith 1 No.220 kV bus coupler bay each at Rangpo and New Melli? implemented as part of the transmission system for transfer of power from generating station in Sikkim,
Order reserved
 
387
87/MP/2021
DAMODAR VALLEY CORPORATION (DVC)
Petition under Section79 (1)(d)  of the Electricity Act, 2003 read with Central Electricity Regulatory Commission (Open Access in Inter-state Transmission) Regulations, 2008 and its amendments for redetermination of Open Access charges for transmission and wheeling of power using Transmission and Distribution network of Damodar Valley Corporation for FY 2017-18 and FY 2018-19
Hearing
 
388
85/MP/2021
SOUTHERN POWER DISTRIBUTION COMPANY OF TELANGANA LIMITED (TSSPDCL)
PETITION UNDER SECTION 79(1)(F) READ WITH SECTION 79(1)(C) OF THE ELECTRICITY ACT, 2003 FOR CHALLENGING THE LEVY OF RELINQUISHMENT CHARGES BY PGCIL.
Hearing
26/IA/2021
389
84/MP/2021
SJVN Limited
Petition under Regulation 12, 13, 31 (xviii) & 38(iv) of CERC (Terms and Conditions of Tariff) Regulations, 2004; Regulation 19 f (iv) & 44 of CERC (Terms and Conditions of Tariff) Regulations, 2009 and Regulation  8 (3) & (7) and 29 (4) (b), 54 & 55 of CERC (Terms and Conditions of Tariff) Regulations, 2014 for recovery of additional cost incurred consequent to Pay & Wages revision of SJVN/ NJHPS Employees, Central Industrial Security Forces (CISF) as well as impact of Minimum wage Revision and GST in respect of Nathpa Jhakri Hydro Power Station (NJHPS).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
390
82/MP/2021
Southern Power Distribution Company of Andhra Pradesh Ltd (APSPDCL)
Illegal claim of transmission charges and wrong invocation of LC.
Hearing
 
391
78/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 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 Rihand Transmission System in Northern Region.
Order reserved
 
392
75/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 Actual DOCO to 31-03-2024 for Transmission Asset �NNTPS switchyard � Ariyalur (Villupuram) 400kV D/C Twin line� and �2 nos of 400kV Line bays at Ariyalur  SS (TANTRANSCO) for terminating NNTPS Switchyard � Ariyalur (Villupuram) 400kV D/C line� under �Transmission system for evacuation of power from 2X500MW Neyveli Lignite Corp. Ltd TS-1(Replacement) (NNTPS)�  in southern regional grid"
Order Reserved- Additional information for final order to be filed by Petitioner
 
393
71/MP/2021
NILE LIMITED
Pending payment of 50% of the bills from August, 2011 to December, 2012 from the Respondents.
Hearing
 
394
67/MP/2021
Sprng Vayu Vidyut Private Limited (SVVPL)
Petition under Sections 79(1)(c), 79(1)(f) and 79(1)(k) of the Electricity Act, 2003 read with Regulations 32, 33A and 32B 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 inter alia seeking to surrender Stage II Connectivity granted to the Petitioners without any adverse financial consequences, and relinquishment of long term access granted on existing inter-state transmission system to Petitioner No. 1 without any liability, on account of the occurrence of unavoidable, unforeseeable and uncontrollable events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
17/IA/2021
395
66/MP/2021
BHARTIYA RAIL BIJLEE COMPANY LTD. (BRBCL)
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 Nabinagar Thermal Power Station (4x250) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Hearing
 
396
63/MP/2021
ReNew wind energy (TN) private limited (RenewTN)
Petition under Section 79 of the Electricity Act, 2003  seeking declaration that the Transmission Agreement for Connectivity dated 07.08.2018, Transmission Service Agreement dated 06.09.2018 and Agreement for Long Term Access dated 06.09.2018 executed between ReNew Wind Energy (TN) Pvt. Ltd. and Power Grid Corporation of India Ltd. stand frustrated on account of Force Majeure Event and impossibility of performance along with directions to restrain Power Grid Corporation of India Limited from invoking bank guarantees and levying relinquishment charges.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
11/IA/2021
397
61/MP/2021
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(f) and (k) of the Electricity Act, 2003 for adjudication of disputes arising on account of termination of the Power Purchase Agreement dated 31.07.2012 by the Respondent Nos. 1 and 2.
Hearing
28/IA/2021 ,42/IA/2022
398
57/MP/2021
Northern Regional Load Desptach Centre (NRLDC)
Truing up application under Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive for NRLDC for control period 2014-19
Hearing
 
399
56/MP/2021
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
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 additionalexpenditure on account of installation of various Emission Control Systems at Muzaffarpur Thermal Power Station, Stage-II (2X195 MW) in compliance with the Ministry of Environment and Forests and Climate Change, Government of India notification dated 07.12.2015.
Hearing
 
400
55/MP/2021
DB Power Limited (DBPL)
Petition under Section 79 of the Electricity Act, 2003 for execution of the Order dated 15.01.2020 passed by this Hon?ble Commission in Petition No. 63/MP/2019; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 15.01.2020 passed by the Hon?ble Commission in Petition No. 63/MP/2019
Hearing
 
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S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
401
54/MP/2021
BSES Rajdhani Power Limited (BRPL)
Petition under Section 79 (1) (f) of the
Electricity Act, 2003 seeking adjudication of dispute with THDC Ltd
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
22/IA/2022
402
53/MP/2021
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b) read with Section 79(1)(f) and other applicable provisions of the Electricity Act, 2003 seeking adjudication of disputes and differences under the Power Purchase Agreement dated 31.07.2012 as amended on 19.12.2014 and 23.01.2018 in regard to non-payment of tariff and unilateral deduction of capacity charges under the Bills of the Petitioner by the Respondents.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
403
51/GT/2021
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
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 Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Kameng Hydro Electric Power Plant (KaHEP) (4 X 150 = 600 MW) for the period from COD (Actual for U#1 & 2 and projected for U#3 & 4) to 31.03.2024
Hearing
 
404
47/MP/2021
REWA ULTRA MEGA SOLAR LIMITED (RUMSL)
CERC SHARING REGULATIONS 2010
Hearing
 
405
46/MP/2021
BSES Rajdhani Power Limited (BRPL)
Violation of CERC Order dated 29.05.2020 in Petition no. 225/RC/2020
Hearing
 
406
45/MP/2021
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 79 of the Electricity Act, 2003 read with CERC (Sharing of Transmission Charges) Regulations, 2010, CERC (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter- State Transmission and related matters) Regulations, 2009, and CERC (Regulation of Power Supply) Regulations 2010 seeking quashing demand of approximately Rs. 39.23 Crore as transmission charges (under Non-PoC mechanism) by Power Grid Corporation of India Ltd. vide letter dated 21.09.2020 and seeking to restrain PGCLI from curtailing open access/regulation of power pursuant to Regulation Notice dated 26.11.2020
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
407
43/MP/2021
Adani Green Energy (MP) Limited (AGEMPL)
Petition under Section 79 of the Electricity Act, 2003 read with Articles 11 and 13 of the Power Purchase Agreements dated 28.06.2018 executed between the Petitioner and Solar Energy Corp. of India Ltd
Hearing
9/IA/2021
408
37/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 Establishment of Fibre Optic Communication System under Master Communication Plan.
Order reserved
 
409
36/TT/2021
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition for Approval under sub-section(4) of Section 28 of Electricity Act 2003 for  determination of 
1) Truing up of Annual Fees and Charges for 2014-19 tariff block
2) Determination of Annual Fees and Charges for 2019-24 tariff block 

for Communication Scheme under National Load Dispatch Centre (POWERGRID portion).
Order reserved
 
410
33/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: Pole-I of the �800 kV, 3000 MW Champa Pooling Station & Kurukshetra HVDC Terminals along with �800 kV Champa Pooling station -Kurukshetra HVDC Transmission Line (DOCO 24.3.2017) Asset-II: 02 Nos. 400/220 kV, 500 MVA ICTs along with associated bays at 400/220 kV GIS substation at Kurukshetra (DOCO 25.3.2017) , Asset-III: 8 nos. 220 kV Line Bays at 400/220 kV GIS substation at Kurukshetra (DOCO 25.3.2017) , Asset-IV: Pole-II of the �800 kV, 3000 MW Champa & Kurukshetra HVDC Terminals along with associated bays (DOCO:16.9.2017); Asset-V:  Kurukshetra (NR) - Jallandhar 400 kV D/C (Quad) line, one ckt. via 400/220 kV Nakodar (PSTCL) Sub-station along with associated bays (2 nos. GIS bays at Kurukshetra, 2 nos. conventional bays at Jallandhar, 2 nos. conventional bays at Nakodar, 1 no. 50 MVAR Line Reactor at Nakodar and 1 no. 50 MVAR Line Reactor at Jallandhar), LILO of Abdullapur-Sonepat 400 kV D/C (Triple) at Kurukshetra Substation along with associated bays (4 nos. GIS Bays at Kurukshetra) and, 1 no. 400 kV 125 MVAR Bus Reactor at Kurukshetra along with 1 no. associated GIS Bay at Kurukshetra (DOCO: 3.12.2015)     under �WR-NR HVDC interconnector for IPP projects in Chattisgarh� in Northern Region & Western Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
411
29/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 Kudgi Super Thermal Power Station Stage- I ( 3X800 MW ) for the period from 01.04.2019 to 31.03.2024.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
412
22/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: 220kV Kishanganga-Wagoora D/C line Partially on M/C tower along with associated bays at Wagoora S/s under �Transmission system associated with Kishenganga HEP
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
413
21/GT/2021
UDUPI POWER CORPORATION LTD (UPCL)
PETITION SEEKING TRUING UP OF TARIFF FOR THE PERIOD 01.04.2014 TO 31.03.2019 UNDER REGULATIONS 20, 25 & 27  OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999; REGULATION 8 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS OF TARIFF) REGULATIONS 2014 AND PETITION SEEKING DETERMINATION OF TARIFF UNDER SECTION 62 AND 79(1)(B) OF THE ELECTRICITY ACT, 2003; REGULATION 8 AND 9 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS OF TARIFF) REGULATIONS 2019 FOR DETERMINATION OF TARIFF FOR THE CONTROL PERIOD STARTING FROM 01.04.2019 AND ENDING ON 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
414
20/MP/2021
Vaayu Renewable Energy (Mevasa) Private Limited (vaayumevasa)
Petition under Section 79(1)(c) of the Electricity Act, 2003 read with Regulations 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 and Section 56 of the Indian Contract Act, 1872 for relinquishment of connectivity and for release of the Bank Guarantee dated 16.08.2018 (and amendment/ extension thereof), in light of events subsequent which has rendered the Transmission Agreement for Connectivity dated 03.08.2018 frustrated/ impossible to perform.
Hearing
 
415
19/MP/2021
NTPC Tamil Nadu Energy Company Limited (NTECL)
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 Vallur 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
Hearing
 
416
18/GT/2021
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Uri-II Power Station.
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations? 2019 for determination of tariff for the period 2019-24 in respect of Uri-II Power Station.
Hearing
 
417
16/MP/2021
SEMBCORP ENERGY INDIA LIMITED (SEIL)
Petition under Section 79 (1) (b) and 79 (1) (f) of the Electricity Act, 2003 read with Article 10 of the Power Purchase Agreement dated 01.04.2013 and amended Power Purchase Agreement dated 10.04.2015 entered into between Sembcorp Energy India Ltd. (formerly Thermal Powertech Corporation India Ltd.) and the distribution licensees of States of Andhra Pradesh and Telangana, seeking compensation on account of  change in law event due to the levy of Evacuation Facility Charges and Rapid Loading Charges imposed by Coal India Limited.
Hearing
 
418
14/MP/2021
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Petition filed under Section 79(1)(b) and Section 79(1)(f) of the Electricity Act, 2003 read with Regulation 111 and Regulation 113 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 of this Hon�ble Commission for adjudication of disputes with the Respondent regarding payment of tariff considering the period from 16.12.2015 to 31.03.2016 as the First Contract Year in terms of Schedule 8 of the Power Purchase Agreement dated 27.11.2013 read with the Addendum No. 1 dated 20.12.2013, and for extension of Expiry Date under the Power Purchase Agreement.
Hearing
 
419
7/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 of Vindhyachal -IV & RIHAND - III {1000MW} Generation Project 

a. covered in CERC order dated 05.09.2018 in petition no. 09/TT/2018
b. covered in CERC order dated 31.05.2016 in petition no. 71/TT/2015
c. covered in CERC order dated 23.05.2016 in petition no. 201/TT/2014
d. covered in CERC order dated 13.11.2017 in Petition no. 204/TT/2016
Order reserved
 
420
4/MP/2021
ROSHINI POWERTECH PRIVATE LIMITED
Petition filed under Section 66 & 79 of the Electricity Act, 2003 read with Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 read with Regulations 14 of Central Electricity Regulatory Commission (Terms and Conditions for recognition and issuance of Renewable Energy Certificate for Renewable Energy Generation) Regulations, 2010, seeking directions to the Respondent for issuance of Renewable Energy Certificates.
Hearing
 
421
732/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations?1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations?  2019 for  
(i)   Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii)  Determination of Transmission tariff for 2019-24  tariff block 

For Assets under ?Common Scheme for 765 kV Pooling Station and Network for NR, Import by NR from ER and Common Scheme for network for WR and Import by WR from ER and from NER/SR/WR via ER? in Northern, Eastern & Western  Region under Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Order reserved
 
422
729/MP/2020
ADHUNIK POWER AND NATURAL RESOURCES LIMITED (APNRL)
Petition under Section 79 of the Electricity Act, 2003 for execution of Order dated 19.08.2019 passed in Petition No. 17/MP/2019 and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Order dated 19.08.2019 passed in Petition No. 17/MP/2019
Hearing
 
423
728/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition under Regulation-24, 111 & 113 of the CERC (Conduct of Business) Regulations, 1999 and Regulation-76 (Power to Relax) & Regulation-77 (Power to Remove Difficulty) of CERC (Terms & Conditions of Tariff) Regulations, 2019 for removal of difficulty with regard to tariff recovery for Unified Network Management System (U-NMS) project.
Order reserved
 
424
727/MP/2020
Mytrah Energy (India) Private Limited (MEIPL)
PETITION UNDER SECTION 79(1)(C) & SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 READ WITH REGULATION 32 AND 33A CENTRAL ELECTRICITY REGULATORY COMMISSION (GRANT OF CONNECTIVITY, LONG TERM AND MEDIUM TERM OPEN ACCESS IN INTER STATE TRANSMISSION AND RELATED MATTERS) REGULATIONS, 2009 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING INTER ALIA RELAXATION OF CLAUSE 11.2 OF THE DETAILED PROCEDURE ISSUED BY THE CENTRAL ELECTRICITY REGULATORY COMMISSION FOR �GRANT OF CONNECTIVITY TO PROJECTS BASED ON RENEWABLE SOURCES TO THE INTER STATE TRANSMISSION SYSTEM� DATED 15.05.2018 AND ADJUDICATING THE DISPUTE THAT HAS ARISEN IN RELATION TO THE AGREEMENTS ENTERED BETWEEN CENTRAL TRANSMISSION UTILITY AND THE PETITIONER HEREIN.
Hearing
29/IA/2022
425
726/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Truing up application under Regulation 29 of Central Electricity Regulatory Commission (Fees and Charges of Regional Load Despatch Centre and other related matters) Regulations, 2015 for truing up of Performance Linked Incentive for NERLDC for control period 2014-19.
Hearing
 
426
725/MP/2020
Power System Operation Corporation Ltd (POSOCO)
PETITION FILED IN COMPLIANCE TO CERC's ORDER IN PETITION NO. 61/MP/2019 DATED 27th JAN, 2020, WHEREBY IT HAS DIRECTED POSOCO TO FILE THE PETITION BEFORE COMMISSION WITH ALL THE FACTS OF CASE FOR COMMISSION TO TAKE THE APPROPRIATE ACTION.
Hearing
 
427
724/MP/2020
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
SRLDC PLI truing up petition for for control period 2014-19.
Hearing
 
428
723/MP/2020
Azure Power Maple Private Limited (APMPL)
PETITION UNDER SECTION 79(1)(B) READ WITH SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 FOR THE DECLARATION OF 'CHANGE IN LAW' EVENT DUE TO INTRODUCTION AND IMPOSITION OF SAFEGUARD DUTY BY WAY OF  NOTIFICATION NO. 2/2020-CUSTOMS (SG) DATED 29.07.2020 ISSUED BY THE DEPARTMENT OF REVENUE, MINISTRY OF FINANCE, GOVERNMENT OF INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENT DATED 27.11.2019 EXECUTED BETWEEN THE PETITIONER AND THE RESPONDENT NO. 1.
Hearing
 
429
722/MP/2020
Azure Power Forty One Private Limited (APFOPL)
PETITION UNDER SECTION 79(1)(B) READ WITH SECTION 79(1)(F) OF THE ELECTRICITY ACT, 2003 FOR THE DECLARATION OF 'CHANGE IN LAW' EVENT DUE TO INTRODUCTION AND IMPOSITION OF SAFEGUARD DUTY BY WAY OF  NOTIFICATION NO. 2/2020-CUSTOMS (SG) DATED 29.07.2020 ISSUED BY THE DEPARTMENT OF REVENUE, MINISTRY OF FINANCE, GOVERNMENT OF INDIA, IN TERMS OF ARTICLE 12 OF THE POWER PURCHASE AGREEMENTS DATED 17.09.2019 EXECUTED BETWEEN THE PETITIONER AND THE RESPONDENT NO. 1.
Hearing
 
430
720/MP/2020
Coastal Gujarat Power Limited (CGPL)
Petition under Sections 79 and 94 of the Electricity Act 2003 read with the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999
Order Reserved- Additional information for final order to be filed by Petitioner
 
431
718/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulations8(3) (Chapter-3), 54 (Power to Relax), and 55 (Power to Remove Difficulty) (Chapter-10) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2014,  for recovery of the impact of enhancement of gratuity limit during the financial year 2017-18 in respect of  all the eight power stations of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
432
711/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

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

        for Asset-I: New EMS/SCADA at SLDCs of UPPTCL, RRVPNL, DTL, HVPNL, BBMB, PSPTCL, HPSEBL and J&K PDD (DOCO 31.12.2015) , Asset-II: New EMS/SCADA at SLDCs of UPPTCL and J&K PDD under �Expansion and Replacement of existing SCADA/EMS System at SLDC�s of Northern Region (NR ULDC Phase-II)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
433
705/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 and CERC (Terms and Conditions of Tariff) Regulations, 2019 for  
 
(i) Truing up of transmission tariff for 2014-19 tariff  block and
(ii) Determination of transmission tariff for 2019-24  tariff block 

in respect of Asset -I: Central Sector Portion of 1030.426 km (DOCO � 01.08.2014), Asset-II: Central sector portion of 2186.339 kms (DOCO � 01.04.2016), Asset-III: BBMB portion of 208.438 kms (DOCO � 01.04.2016), Asset-IV: Central sector portion of 1646.039 kms (DOCO � 20.01.2018) & Asset-V: BBMB portion of 2.35 kms (DOCO � 20.01.2018) under �Establishment of Fibre Optic communication system in Northern region.
Order reserved
 
434
701/MP/2020
Shapoorji Pallonji Infrastructure Capital Company Private Limited (SPICCPL)
petition under section 79 of the Electricity Act, 2003 seeking declaration that the Transmission Service Agreement dated 28.08.2019, Transmission Connectivity Agreement dated 05.03.2019 and Long Term Access Agreement dated 28.08.2019 are rendered impossible to perform and thereby void and directions to restrain the Respondent from invoking the bank guarantees and return the same to the Petitioner
Hearing
72/IA/2020
435
699/MP/2020
PTC India Limited
Petition under Section 79 (1) (c) & (f) of the Electricity Act, 2003, read with Central Electricity Regulatory Commission (Grant of Connectivity, Long Term Access and Medium Term Open Access in Inter-State Transmission and related matters) Regulations, 2009, seeking directions in respect of an alleged LTOA of 144 MW granted to PTC India Limited in respect of �Free Power� share of Government of Sikkim from 1200MW Teesta-III Hydroelectric Project in terms thereof.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
436
698/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Farakka Super Thermal Power Station, Stage-I & II (1600 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
437
694/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
determination of Transmission Tariff from DOCO to 31.03.2024 for Asset 1:  2 Nos 765kV line bays at 765/400kV Indore Substation of POWERGRID (for Khandwa PS(TBCB)-Indore 765 kV D/c line)  & 240MVAr, 765 KV  Switchable Line Reactors along with 700 Ohms NGR at 765/400KV Indore Substation end of each ckt of Khandwa Pool- Indore 765kV D/c line (line being implemented under TBCB) under ?POWERGRID Works associated with Transmission system Strengthening in WR associated with Khargone TPS? in Western Region
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
438
681/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  
(i) Truing up of Transmission tariff for 2014-19 tariff  block and 
(ii) Determination of Transmission tariff for 2019-24  tariff block 
For Transmission assets under �Transmission system associated with North East-Northern/Western Inter Connector-I�.
Order reserved
 
439
670/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

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

For 21 nos of Assets under Eastern Region Strengthening scheme XII in Eastern Region.
Order reserved
 
440
649/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of Transmission tariff for 2019-24 tariff block for

Asset I - 1X1500 MVA 765/400kV ICT-II alongwith associated bays and 2 Nos. 400kV Line Bays for  termination of 400kV D/C Aligarh - Pritala TBCB Line at Aligarh 765kV Switching Substation; Asset II - 1X1500 MVA 765/400kV ICT-I at Aligarh 765kV Switching Substation
Under
ICTs and Bays Associated with Northern Region System Strengthening Scheme (NRSS-XXXVIII)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
441
643/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Sewa-II Power Station 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Sewa-II Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
442
642/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chamera-III Power Station 
&
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Chamera-III Power Station
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
443
641/GT/2020
Teesta Urja Limited (TUL)
PETITION FOR TRUING UP OF TARIFF FOR THE PERIOD 2016-19 AND MULTI-YEAR TARIFF PETITION FOR THE PERIOD 2019-24
Order reserved
 
444
640/MP/2020
HARYANA POWER PURCHASE CENTRE (HPPC)
PETITION SEEKING CLARIFICATION REGARDING LEVY OF CARRYING COST INTER ALIA IN TERMS OF REGULATION 7 AND 52 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (TERMS AND CONDITIONS OF TARIFF) REGULATIONS, 2014 AND AMENDMENT THEREOF UNDER REGULATION 55 OF THE SAID REGULATIONS READ WITH SECTION 79 OF THE ELECTRICTY ACT,2003
Hearing
 
445
638/MP/2020
NATIONAL HIGH POWER TEST LABORATORY PVT LTD (NHPTL)
Petition under Section 79 (1) (c) (d) and (f) of the Electricity Act, 2003 seeking rationalisation of Reliability Support Charges (RSC) being charges by Respondent No.1 & 2, Central Transmission Utility and Power System Operation Corporation Limited in terms of the Para 33 of the Order dated 16.05.2016 in 9/MP/2016 and Para 24 of the Order dated 04.04.2018 in Petition No. 142/MP/2017
Hearing
 
446
637/MP/2020
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(b) & (f) of the Electricity Act, 2003 read with Articles 12.3, 12.3(ii)(1)(b), 12.7(e) and 17 of the Haryana PPA dated 07.08.2008 (as amended vide Amendment Agreement dated 17.09.2008) and under Articles 12.3, 12.3(ii)(1)(b), 12.7(e) and 17 of the TPTCL PPA dated 20.01.2009 (as amended vide Amendment Agreement dated 21.10.2010) respectively, seeking recovery of the deemed Capacity Charges by Jhajjar Power Limited from the Procurers for the Contract Year 2018-19.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
447
633/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under Sections 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 27(1) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations , 2019 forapproval of proposal for Renovation & Modernization for life extension beyond the normal useful life in respect of  Khandong Power Station(2 X 25 MW = 50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Hearing
 
448
632/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of TLDP-III Power Station.
Hearing
 
449
628/MP/2020
Azure Power India Private Limited (APIPL)
PETITION UNDER SECTION 79(1)(C), SECTION 79(1)(F) AND SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 SEEKING DIRECTIONS FROM THIS HONORABLE COMMISSION TO POWER GRID CORPORATION OF INDIA LIMITED TO EXTEND THE LONG TERM ACCESS START DATE AND EXTEND THE DEADLINE FOR COMPLETION OF THE DEDICATED TRANSMISSION LINE AND POOLING SUBSTATION
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
450
627/MP/2020
HARYANA POWER PURCHASE CENTRE (HPPC)
PETITION UNDER SECTION 79 (1)(c) and (d)  OF THE ELECTRICITY ACT, 2003 READ WITH REGULATIONS 11(4) AND OTHER REGULATIONS OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION [SHARING OF INTER STATE TRANSMISSION CHARGES AND LOSSES] REGULATIONS 2010 AS AMENDEDBY THE THIRD AMENDMENT EFFECTIVE 01.04.2016AND ORDERS, FOR DIRECTIONS  IN REGARD TO THE LEVY AND COLLECTION OF CHARGES AND LOSSES FROM THE PETITIONERS FOR THE 500 KV BIPOLE MUNDRA � MOHINDERGARH HVDC TRANSMISSION LINE ALONG WITH ITS ASSOCIATED FACILITIES
Hearing
 
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S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
451
619/MP/2020
DB Power Limited (DBPL)
Petition under Section 79 of the Electricity Act, 2003 for execution of the Orders dated 19.12.2017 and 14.03.2018 passed by this Hon�ble Commission in Petition No. 101/MP/2017 and 13/SM/2017 respectively; and initiation of proceedings/ appropriate action under Section 142 read with Section 149 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 against the Respondents for non-compliance of the Orders dated 19.12.2017 and 14.03.2018 passed by this Hon�ble Commission in Petition No. 101/MP/2017 and 13/SM/2017 respectively
Hearing
 
452
618/MP/2020
SOUTHERN POWER DISTRIBUTION COMPANY OF TELANGANA LIMITED (TSSPDCL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for ineligibility of Availability declarations made by M/s. Reliance Infrastructure Limited with Alternate Fuel (Naphtha/HSD) after 2009; and under Section 128 of the Electricity Act, 2003 for investigation of illegal dismantling of existing Naphtha tanks by the Respondent in 2009.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
453
617/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition u/s 86(1)(f) of the EA 2003 for recovery of compensation deducted from BALCO purportedly towards non-supply of power
Hearing
 
454
609/MP/2020
SJVN Limited
Petition under Regulation 44(6), (7) & (8) of The Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for recovery of unrecovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of Rampur Hydro Power Station (RHPS).
Order Reserved- Additional information for final order to be filed by
 
455
607/MP/2020
Coastal Gujarat Power Limited (CGPL)
Petition under Section 79(1) of the Electricity Act, 2003 read with Article 13 of the Power Purchase Agreement dated 22.04.2007 executed between the Petitioner with the Procurers across five States, namely Maharashtra, Gujarat, Rajasthan, Haryana and Punjab, Clause 4.7 of the Competitive Bidding Guidelines and this Hon�ble Commission�s Order dated 17.09.2018 in Petition No. 77/MP/2016.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
456
606/MP/2020
Maithon Power Limited (MPL)
Petition under Regulations 11, 26 and 29 of the CERC (Terms and Conditions of Tariff) Regulations, 2019 read with other relevant provisions and this Hon?ble Commission?s directions in the Order dated 20.03.2017 in Petition no. 72/MP/2016.
Hearing
 
457
603/RC/2020
Indian Energy Exchange Ltd. (IEX)
Application in compliance of Regulation 24 of the Central Electricity Regulatory Commission (Power Market) Regulations, 2010 for approval of amendments in Business Rules of the Indian Energy Exchange (IEX).
Preliminary Scrutiny
 
458
592/MP/2020
Solairepro Urja Private Limited
Petition under Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 read with Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to implement the MUST RUN status accorded to the Petitioner?s Solar Project in letter and spirit and compensate the Petitioner for the unlawful and arbitrary curtailment of generation from the Petitioner?s Solar Project.
Hearing
 
459
14/SM/2020
Suo Motu
Non-compliance of the Central Electricity Regulatory Commission (Payment of Fees)
Regulations, 2012.
Pending as per direction of Higher Court / APTEL
 
460
584/MP/2020
Jhabua Power Limited (JhabuaPower)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for adjudication of the issues arising out of the Power Supply Agreement (PSA) dated 26.12.2014 for supply of 100 MW and Power Sale Agreement dated 31.12.2014 for supply of 115 MW of power to Kerala State Electricity Board Ltd. (KSEBL)
Hearing
30/IA/2022
461
582/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for determination of tariff  of Solapur STPS  for the period from COD of the 1st Unit ( i.e. 25.09.2017) to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
462
580/MP/2020
ReNew wind energy (TN) private limited (RenewTN)
Petition under Sections 63 and 79 of the Electricity Act, 2003 read with the Competitive Bidding Guidelines and Articles 11 and 13 of the Power Purchase Agreement dated 04.09.2018 executed between ReNew Wind Energy (TN) Pvt. Ltd. and Solar Energy Corp. of India Ltd
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
463
578/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
True-Up Petition for 2014-19 and Tariff Petition for 2019-24 in respect of Maithon Hydel Station
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
464
577/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS UNIT-1 TO 3 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by
 
465
576/GT/2020
NTPC Tamil Nadu Energy Company Limited (NTECL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vallur Thermal Power Station (3X500 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
466
575/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
RAGHUNATHPUR (RTPS)  TRUE-UP PETITION 2014-19 AND TARIFF PETITION 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
467
574/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
BTPS-A : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
468
573/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
DSTPS UNIT-1&2: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
469
572/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
THS: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR TILAIYA HYDEL POWER STATION
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
470
571/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS-5&6 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order reserved
 
471
570/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
CTPS-7&8: TARIFF PETITION FOR TRUING UP FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
472
569/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
TRUE-UP PETITION FOR 2014-19 FOR BTPS UNIT-1,2 & 3 FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR BTPS UNIT-3
Hearing
 
473
568/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
MTPS-7&8: TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24 FOR MEJIA THERMAL POWER STATION UNIT-7 & 8
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
474
567/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
DTPS: TRUE UP TARIFF PETITION FOR 2014-19 FOR UNIT-3&4 AND TARIFF PETITION FOR 2019-24 FOR UNIT-4
Order Reserved- Additional information for final order to be filed by
 
475
566/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION 2019-24 IN RESPECT OF PANCHET HYDEL STATION
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
476
565/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
CTPS UNIT-1 TO 3 : TRUE -UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by
 
477
564/GT/2020
DAMODAR VALLEY CORPORATION (DVC)
KTPS UNIT-1 & 2 : TRUE-UP TARIFF PETITION FOR 2014-19 AND TARIFF PETITION FOR 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
478
563/GT/2020
NTPC Limited
True up of Petition No. 199/GT/2017 Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Kudgi Super Thermal Power Station St-I (3X 800 MW) for the period from  Unit-I COD i.e. 31.07.2017 to 31.03.2019 after the truing up exercise
Hearing
 
479
562/MP/2020
JHAJJAR POWER LIMITED (JPL)
PETITION UNDER SECTION 79(1) (b) & (f) OF THE ELECTRICITY ACT, 2003 READ WITH CLAUSE 4.7 OF THE COMPETITIVE BIDDING GUIDELINES AND ARTICLE 13 OF THE POWER PURCHASE AGREEMENTS DATED 07.08.2008 AND 20.01.2009 ENTERED INTO BY JHAJJAR POWER LIMITED WITH UTTAR HARYANA BIJLI VITRAN NIGAM LIMITED, DAKSHIN HARYANA BIJLI VITRAN NIGAM LIMITED AND TATA POWER TRADING COMPANY LIMITED RESPECTIVELY IN RELATION TO SEEKING COMPENSATION FOR DECREASE IN REVENUES AND INCREASE IN THE COSTS AS A RESULT OF �CHANGE IN LAW� EVENTS.
Hearing
 
480
556/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Hearing
 
481
550/MP/2020
SJVN Limited
Petition under Regulation 44(6), (7) & (8) of The Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for recovery of unrecovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of Nathpa Jhakri Hydro Power Station (NJHPS).
Order Reserved- Additional information for final order to be filed by
 
482
541/MP/2020
Phelan Energy India RJ Private Limited (PEIRJ)
Clarification Petition under Section 79 (1) (f) and Section 94 of the Electricity Act, 2003 and Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 read with Section 151 of Code of Civil Procedure seeking clarification of Order dated 05.02.2019 passed by this Hon�ble Commission in Petition No. 192/MP/2018
Hearing
 
483
540/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010, and ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid.
Hearing
 
484
539/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Hearing
 
485
538/MP/2020
Chhattisgarh WR Transmission Limited (CWRTL)
Petition invoking Section 79(1)(d) and (f) of the Electricity Act, 2003 read with Regulation 5(3) of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2010  seeking compensation/ relief for increased construction cost due to certain events of Change in Law as per the applicable provisions of Transmission Service Agreement dated 24.06.2015.
Order Reserved- Additional information for final order to be filed by Petitioner
 
486
537/MP/2020
NHDC LIMITED
Petition under Section 94 of Electricity Act� 2003 read with Regulations 79, 111 and 114 of CERC (Conduct of Business) Regulations� 1999 and Regulation 54 and 55 of CERC (Terms and Conditions of Tariff) Regulations�2014 for recovery of additional O&M expenses incurred against impact of Pay revision of NHDC employees and employees of Central Industrial Security Force (CISF), impact of wage revision (change in minimum wages) and implementation of Goods & Service Tax (GST) at Omkareshwar Power Station (OSPS) during the tariff period 2014-19.
Order reserved
 
487
535/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010, providing adequate load shedding through automatic under frequency relays(UFRs) in Tripura Power System, keeping them functional in terms of Regulation 5.2 (n) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 9 of the Central Electricity Authority (Grid Standards) Regulations, 2010 and ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid.
Hearing
 
488
534/MP/2020
DHARIWAL INFRASTRUCTURE LIMITED (DIL)
Petition under Section 79(1)(b) and 79(1)(f) of the Electricity Act, 2003 read with Article 10 of the Case-1 long-term Power Purchase Agreement  dated 27.11.2013 read with Addendum No. 1 dated 20.12.2013 entered into between Dhariwal Infrastructure Limited and Tamil Nadu Generation and Distribution Corporation Limited for supply of 100 MW Contracted Capacity from Unit 2 of its 2 x 300 MW Coal-based thermal generating station located at Tadali, Chandrapur in the State of Maharashtra to Tamil Nadu Generation and Distribution Corporation Limited, and in compliance with the directions of the Hon?ble Commission in the Order dated 29.03.2020 passed in Petition No. 327/MP/2018 along with IA No. 87/2018.
Hearing
 
489
533/MP/2020
Raipur Rajnandgaon Warora Transmission Limited (RRWTL)
Petition invoking Section 79(1)(d) and (f) of the Electricity Act, 2003 read with Regulation 5(3) of the Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) Regulations, 2010  seeking compensation/ relief for increased construction cost due to certain events of Change in Law as per the applicable provisions of Transmission Service Agreement dated 24.06.2015
Order Reserved- Additional information for final order to be filed by Respondent
 
490
532/MP/2020
Kerala State Electricity Board Limited (KSEB Ltd.)
Dispute on Lignite transfer price
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
491
531/MP/2020
NHDC LIMITED
Petition under Section 94 of Electricity Act� 2003 read with Regulations 79, 111 and 114 of CERC (Conduct of Business) Regulations� 1999 and Regulation 54 and 55 of CERC (Terms and Conditions of Tariff) Regulations�2014 for recovery of additional O&M expenses incurred against impact of Pay revision of NHDC employees and employees of Kendriya Vidyalaya & Central Industrial Security Force (CISF), impact of wage revision (change in minimum wages) and implementation of Goods & Service Tax (GST) at Indira Sagar Power Station (ISPS) during tariff period 2014-19.
Order reserved
 
492
528/GT/2020
NLC Tamilnadu Power Ltd (NTPL)
NLC TAMILNADU POWER LIMITED (NTPL) - 2 x 500 MW Coal based Thermal Power Station - Petition seeking fixation of trued up Tariff under Regulations 2014 - for the period 2014-19
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
493
513/MP/2020
Adani Power (Mundra) Limited (APMuL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 13 of the Power Purchase Agreements dated 07.08.2008 entered with Haryana Utilities; Guidelines for Determination of Tariff by Bidding Process for Procurement of Power by Distribution Licensees dated 19.01.2005, amended from time to time and revised Tariff Policy 2016, seeking compensation due to certain change in law events.
Hearing
 
494
500/MP/2020
NTPC Limited
Petition under section 79 (1) (a) & (f) of the Electricity Act, 2003 read with Article 10 of the PPA dated 30.03.2016.
Hearing
 
495
497/MP/2020
GUJARAT URJA VIKAS NIGAM LIMITED (GUVNL)
Petition under Section 79(1)(c), (d) and (f)and Regulation 103A of Conduct of Business Regulations for clarification/directions in regard to the Order dated 10.10.2019 passed by the Hon�ble Commission in No. L-1/44/2010-CERC for determination of Point of Connection (PoC) rates and transmission losses for the period of October 2018 to December 2018
Hearing
 
496
492/MP/2020
DB Power Limited (DBPL)
Petition under Section79 (1) (c),79 (1)(d), 79 (1)(f) and 79 (1)(k) of the Electricity Act, 2003, for adjudication of dispute arising out of the action of Power Grid Corporation of India in relation to Bill-3 raised in contravention of Regulation 11 of the Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulation, 2010 read with Billing, Collection, Disbursement (BCD) Procedure and interalia, seeking declaration that the Petitioner is entitled for complete offset of charges billed in Bill-1 as well as Bill-3, in the event the quantum of transmission corridor availed by the Petitioner in any region is, for the corresponding period, equal to or more than the target region LTA quantum and for refund of monthly POC charges paid under Bill-3
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
497
491/MP/2020
SEW Nafra Power Corporation Limited (SNPCL)
Petition seeking release of Bank Guarantee issued in favour of Respondent no. 1 owing to frustration of the Long Term Access Agreement dated 01.11.2012 between the Petitioner no. 1 and Respondent no. 1 in exercise of powers under Regulation 33A of the CERC (grant of connectivity, long-term access, and medium-term open access in inter-state transmission and related matters) regulations, 2009 read with Section 79 (1) (c) of the Electricity Act, 2003.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
498
487/GT/2020
NTPC Limited
Approval of tariff  of Faridabad Gas Power Station (431.586 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
499
478/TT/2020
Power Transmission Corporation of Uttarakhand Limited (PTCUL)
Approval under Sections 61, 62 and 79 (1) (c) & 79 (1) (d) of the Electricity Act, 2003, Regulation-86 of CERC(Conduct of Business) Regulations,1999 and the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of Annual Fixed Cost and determination of tariff from anticipated DOCO to 31.03.2024 for 220kV Srinagar-Baramwari line [Point of Interconnection   (of Singoli Bhatwari HEP from the proposed Baramwari-Srinagar 220kV D/C line) to Khandukhal Srinagar Substation] under UITP Scheme (deemed ISTS) as per Hon?ble Central Electricity Regulatory Commission?s order dated 31 January 2013 against Petition number 133/ MP/2012 for tariff block 2019-24 period.
Order reserved
 
500
473/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

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

For Transmission System associated with Ramagundam STPP including ICT at Khammam and Reactor at Gazuwaka under CTP Augmentation in Southern Region
Order reserved
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
501
454/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Farakka STPS Stage-III (1x500MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
502
453/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1) (a) of the Electricity Act, 2003 and Regulation 8,14 & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 18.05.2018 to 31.03.2019 in respect of Kishanganga Power Station.

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 24, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Kishanganga Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
503
450/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Tanda Thermal Power Station (440 MW) for the period from 01.04.2014 to 31.03.2019 after truing-up
Hearing
 
504
446/GT/2020
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of MTPS Stage-II (2x195 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
505
445/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Tanda Thermal Power Station (440 MW) for the period from 01.04.2019 to 31.03.2024
Hearing
 
506
443/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Rajiv Gandhi Combined Cycle Power Project (RGCCPP), Kayamkulam (359.58 MW) for the period from 01.04.2019 to 31.03.2024.
Order reserved
 
507
442/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Kahalgaon Super Thermal Power Station, Stage-II (1500 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
508
441/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Talcher Super Thermal Power Station, Stage-II (2000MW)  for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
509
440/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Kahalgaon STPS Stage-I (840MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
510
439/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of National Capital Thermal Power Station Dadri, Stage-I (840 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
511
436/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Talcher Super Thermal Power Station    Stage-I (1000 MW) for the period from 01.04.2019 to 31.03.2024
Hearing
 
512
433/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Rihand Super Thermal Power Station, Stage-I  (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
513
432/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Anta Gas Power Station (419.33 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
514
430/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff of Rihand Super Thermal Power Station St-III (1000 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
515
429/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Farakka Super Thermal Power Station Stage-I&II (1600 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
516
428/GT/2020
NTPC Limited
Petition for Approval of Tariff  of Auraiya Gas Power Station (663.36 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
517
424/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Singrauli Super Thermal Power Station  (2000 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
518
423/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Mauda Super Thermal Power Station Stage-II (1320 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
519
422/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal Super Thermal Power Station Stage-IV(1000MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
520
421/GT/2020
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of MTPS Stage-II (2x195 MW) for the period from COD of Unit-I (i.e.18.03.2017) to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
521
417/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Simhadri Super Thermal Power Station Stage-I (1000 MW)  for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
522
416/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Ramagundam Super Thermal Power Station Stage- I & II ( 2100 MW )  for the period from 01.04.2019 to 31.03.2024
Hearing
 
523
415/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal Super Thermal Power Station Stage-V(1x500MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
524
412/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for approval of tariff of Koldam Hydro Electric Project (4 X 200 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
525
411/GT/2020
NTPC Tamil Nadu Energy Company Limited (NTECL)
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vallur Thermal Power Station (3X500 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
526
409/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Bongaigaon Thermal Power Station (3X250 MW)  for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
527
407/GT/2020
GMR Kamalanga Energy Limited (GKEL)
Petition under Section 62 and Section 79(1)(b) of the
Electricity Act, 2003 read with the Central Electricity
Regulatory Commission (Terms and Conditions of Tariff)
Regulations, 2019 for determination of Generation Tariff
for the period 01.04.2019 to 31.03.2024 and Truing-Up of
Generation Tariff from 01.04.2014 to 31.03.2019 in
respect of 262.5 MW gross capacity sale from 3 x 350 MW
Kamalanga Thermal Power Plant of GMR-Kamalanga
Energy Limited (GKEL) to GRIDCO acting as nominee of
Government of Odisha for procuring power for the Odisha
Distribution Companies.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
528
402/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of Vindhyachal STPS  Stage-III(2x500 MW) for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
529
399/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Talcher Thermal Power Station                      (460 MW) for the period from 01.04.2019 to 31.03.2024.
Hearing
 
530
398/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Kopili Hydro Electric Power Plant (4 X 50 MW = 200 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
531
397/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Khandong Hydro Electric Power Plant (2 X 25 MW = 50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
532
394/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Mouda STPS Stage-II for the period from COD of the 1st Unit ( 01.02.2017) to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
533
392/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Talcher Super Thermal Power Station, Stage-II (2000MW) for the period from 01.04.2014to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
39/IA/2021
534
391/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of  Farakka Super Thermal Power Station, Stage-III (1x500 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
535
389/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff  of Barauni Thermal Power  Station Stage-I for the period from the date of takeover i.e.  15.12.2018   to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
536
388/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of National Capital Thermal Power Station Dadri, Stage-I for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
537
387/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Talcher Super Thermal Power Station Stage-I for the period from 01.04.2014  to 31.03.2019 after the truing up exercise.
Hearing
 
538
386/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL?s  Barsingsar Thermal Power Station BTPS 250 MW  (BTPS)   for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
539
385/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL�s  Thermal Power Station II 1470 MW  (TPS- II Stage I 630 MW and Stage II 840 MW)  for the period from 01.04.2019 to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
540
384/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of tariff for NLCIL�s  Thermal Power Station I Expansion 420 MW  (TPS- I Expn)  for the period from 01.04.2019 to 31.03.2024
Order reserved
 
541
382/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
For Assets under �Transfer of Power from Generation Projects in Sikkim to NR / WR Part-B
Order Reserved- Additional information for final order to be filed by Petitioner
 
542
376/GT/2020
Pragati Power Corporation Limited (PPCL)
Tariff Petition under section 62 and 79(1) (a) & (b) of the Electricity Act, 2003 and CERC Tariff Regulations, 2019 for determination of Generation Tariff of Pragati-III CCPS 1371.2 MW power plant of Pragati Power Corporation Limited for the period from 01.04.2019 up to 31.03.2024 of current MYT period 2019-24
Hearing
 
543
374/MP/2020
ACME Jaipur Solar Power Private Limited (AJSPPL)
Petition under 79(1)(f) of the Electricity Act, 2003 read with Article 17 of the Power Purchase Agreement dated 17.04.2017 executed by ACME Jaipur Solar Power Private Limited Petitioner with M. P. Power Management Company Limited and Delhi Metro Rail Corporation Ltd AND in terms of the directions issued by the Central Government vide its Notification bearing No. 23/43/2018-R&R dated 27.08.2018 for allowing pass through of additional expenditure incurred by the generator on account of events pertaining to 'Change in Law' alongwith this Hon'ble Commission order dated 09.10.2018.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
544
372/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations,  2014 and CERC (Terms and Conditions of Tariff) Regulations�  2019 for  

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

For Assets under �Eastern Region Strengthening Scheme � III (ERSS-III)� in Eastern Region under   Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Order reserved
 
545
369/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Anta Gas Power Station for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Hearing
 
546
368/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for NLCIL�s  Thermal Power Station II 1470 MW  (TPS- II Stage I 630 MW and Stage II 840 MW)  for the period from 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
547
366/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Fixation of trued up tariff for NLCIL�s Barsingsar Thermal Power Station 2 X 125 MW (BTPS) for the period from 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
548
363/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Koldam Hydro Electric Project for the period from 18.07.2015 to 31.03.2019 after the truing up exercise.
Hearing
 
549
361/GT/2020
Pragati Power Corporation Limited (PPCL)
Petition under section 62 and 79(1) (a) & (b) of the Electricity Act, 2003, CERC (Terms & Condition of Tariff) Regulation, 2014 and section 86 of CERC (Conduct of Business) Regulations, 1999 for True up of Generation Tariff of Pragati-III CCPS 1371.2 MW power plant of Pragati Power Corporation Limited for the MYT period 01.04.2014 to 31.03.2019
Hearing
 
550
346/MP/2020
DAMODAR VALLEY CORPORATION (DVC)
Petition under section 79 (1) (f) of the electricity act, 2003 for adjudication of disputes between DVC & PSPCL in regard to non-payment of fixed charges by PSPCL from COD
Hearing
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
551
344/MP/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
Petition under Section 79 (1) (c) and (f) of the Electricity Act, 2003 seeking adjudication of transmission charges by Respondent No.1, MSETCL
Hearing
45/IA/2021
552
343/MP/2020
Ratnagiri Gas and Power Private Limited (RGPPL)
PETITION UNDER SECTION 79 (1) (C) (D) AND (F) OF THE ELECTRICITY ACT, 2003 SEEKING ADJUDICATION OF DISPUTES ON THE ERRONEOUS DECUTION OF TRANSMISSION CHARGES BY RESPONDENT NO. 1
Hearing
 
553
340/MP/2020
Torrent Power Limited (TPL)
Petition under 79(1)(f) of the Electricity Act, 2003 for adjudicating upon the dispute arising out of the Power Purchase Agreements dated 23.05.2018 executed between Petitioner herein, i.e. M/s Torrent Power Limited and the Respondent, Solar Energy Corporation of India Limited.
Reply / additional information as per ROP to filed by Petitioner
1/IA/2021
554
332/MP/2020
Ostro Kutch Wind Private Limited (OKWPL)
Petition under Section 79(1)(c) and (f) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in seeking opening of a Letter of Credit in favour of PGCIL towards PoC charges for the unutilized Long Term Access for 50MW capacity.
Reply / additional information as per ROP to filed by Petitioner,Respondent
65/IA/2022 ,18/IA/2022
555
320/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation 86 of CERC (Conduct of Business) Regulations 1999 and CERC (Terms and Conditions of Tariff) Regulations  2014 and CERC (Terms and Conditions of Tariff) Regulations  2019 for  

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

For Assets under Nathpa Jhakri Transmission System in Northern Region
Order reserved
 
556
319/MP/2020
NTPC Limited
Petition under section 79 (1) (a) read with Section 79 (1) (f) of the Electricity Act, 2003
Hearing
 
557
2/SM/2020
Suo Motu
Postponement of date of implementation of Real Time Market (RTM)  in India
Preliminary Scrutiny
 
558
299/GT/2020
NTPC Limited
Revision of tariff  of Faridabad Gas Power Station for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
559
298/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Teesta-V  Power Station
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Teesta-V  Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
560
295/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Auraiya Gas Power Station for the period from 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
561
294/GT/2020
NTPC Limited
Revision of Tariff of Kahalgaon Super Thermal Power Station, Stage-I (840 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise.
Hearing
 
562
292/GT/2020
NTPC Limited
Petition for Revision of Tariff  of Simhadri Super Thermal power Station Stage-I (1000 MW) . for the period from 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
563
291/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Chamera-II Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Chamera-II Power Station.
Order reserved
 
564
286/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal STPS  Stage-IV for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Hearing
 
565
285/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Vindhyachal STPS  Stage-III for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
566
281/GT/2020
NTPC Limited
Petition for determination of tariff of Tanda STPS, Stage-II (2 X 660 MW) for the period from anticipated COD of Unit-I (i.e. 01.11.2019) to 31.03.2024.
Hearing
 
567
275/MP/2020
Rajasthan Sun Technique Energy Private Ltd (RSTEPL)
Petition seeking payment from Respondent in terms of PPA dated 08-01-2011
Hearing
86/IA/2021
568
268/MP/2020
sks power generation (chhattisgarh) limited (SPGCL)
Petition under Sections 79(1)(b) and (f) of the Electricity Act, 2003 seeking reimbursement of amount incurred towards taxes and duties, and seeking reimbursement of amount incurred towards arranging open access (MTOA)
Hearing
 
569
263/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Hearing
 
570
262/MP/2020
Punjab State Power Corporation limited (PSPCL)
Petition under Section 79(1)(f) read with Section 79(1)(a) and (b) and other applicable provisions of the Electricity Act, 2003 for adjudication of disputes under the Power Purchase Agreement dated 11/12/2010 read with the Memorandum of Understanding dated 07/10/2010 between the Petitioner�Punjab State Power Corporation Limited and the Respondent� NTPC Limited.
Hearing
 
571
261/MP/2020
MS PATEL ENGINEERING LTD (PEL)
Petition seeking release of Bank Guarantee issued in favour of the Respondent No.1 owing to frustration of the Long Term Access Agreement dated 19.10.2012 between the Petitioner no.1 and Respondent no.1 in exercise of powers under Regulation 33A of the CERC (grant of connectivity, long-term access, and medium-term open access in inter-state transmission and related matters) regulation, 2009.
Hearing
 
572
259/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Hearing
 
573
257/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8, 14(3) & 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Rangit Power Station
AND
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Rangit Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
574
256/GT/2020
NTPC Limited
Talcher Thermal Power Station (460MW) for the period from 01.04.2014 to 31.03.2019  after the truing up exercise.
Hearing
 
575
255/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Uri-I Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Uri-I Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
576
254/GT/2020
NLC Tamilnadu Power Ltd (NTPL)
NLC TAMILNADU POWER LIMITED (NTPL)-2 x 500 MW Coal based Thermal Power Station - Petition seeking fixation of Tariff under Regulations 2019 - for the period 2019-24
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
577
246/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 9(2) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2019,  for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of Agartala Gas Turbine Combined Cycle Power Plant (135 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
578
239/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Vindhyachal STPS Stage-V for the period from COD(30.10.2015) to 31.03.2019 after the truing up exercise.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
579
238/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff of Rihand Super Thermal Power Station Stage-III for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
580
237/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Ramagundam Super Thermal Power Station Stage- I & II (2100 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Hearing
 
581
234/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of RGCCPP, Kayamkulam (359.58 MW) for the period from 01.04.2014 to 31.03.2019 after the truing up exercise
Order reserved
 
582
233/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 9(2) (chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2019 for determination  of tariff for the period 01.04.2019 to 31.03.2024 in respect of  Ranganadi Hydro Electric Power Plant (3 X 135 MW = 405 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner
 
583
231/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff  of Barauni Thermal Power  Station Stage-II (2x250 MW) for the period from the anticipated COD of Unit#8 (Unit#1 of stage-II) to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
584
230/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation - 8 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for revision of tariff  of Rihand Super Thermal Power Station, Stage-I  (1000 MW) for the period from 01.04.2014  to 31.03.2019 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
585
229/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1) (a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Salal Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Salal Power Station.
Order reserved
 
586
227/MP/2020
MYTRAH VAYU (BRAHMAPUTRA) PRIVATE LIMITED (MVBPL)
PETITION UNDER SECTION 79(1)(F) READ WITH SECTION 79(1)(K) OF THE ELECTRICITY ACT, 2003 ALONG WITH REGULATION 111 OF THE CENTRAL ELECTRICITY REGULATORY COMMISSION (CONDUCT OF BUSINESS) REGULATIONS, 1999 SEEKING ISSUANCE OF APPROPRIATE ORDERS / DIRECTIONS TO SOLAR ENERGY CORPORATION OF INDIA LIMITED PURSUANT TO ISSUES ARISING OUT OF THE POWER PURCHASE AGREEMENT DATED 04.09.2018 AND SEEKING CONSEQUENT RELIEF FOR RELEASING THE BANK GUARANTEE ISSUED BY THE PETITIONER IN FAVOUR OF SOLAR ENERGY CORPORATION OF INDIA LIMITED
Hearing
7/IA/2022
587
221/GT/2020
NTPC Limited
Revision of tariff of Badarpur Thermal Power Station for the period from 01.04.2014 to 15.10.2018 after the truing up exercise
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
588
204/MP/2020
SOUTHERN REGIONAL LOAD DESPATCH CENTRE (SRLDC)
Petition invoking Regulation 1.5(i) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of must run status granted to solar and wind generators and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to act in accordance with IEGC Grid code provisions while issuing backing down instructions to the solar and wind generators.
Hearing
 
589
203/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 54 and Regulation 55 of the CERC (Terms and Conditions of Tariff) Regulations, 2014, �Power to Relax� and �Power to remove Difficulty� for reimbursement of additional expenditure towards deployment of special security forces (CISF) at Salakati and Bongaigaon Sub-Stations for the truing up of expenditure approved vide order dated 20.03.2017 in petition no: 136/MP/2016 for year  2016-19 in respect of Eastern and North Eastern Region.
Hearing
 
590
202/MP/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation 54 and Regulation 55 of the  CERC (Terms and Conditions of Tariff)  Regulations, 2014, �Power to Relax�  and �Power to remove Difficulty� for reimbursement of additional expenditure towards deployment of special security forces (CISF) at Wagoora Sub-Stations for the truing up of expenditure approved vide order dated 31.05.2017 in petition no:36/MP/2017 for year  2016-19 in respect of  Northern Region.
Hearing
 
591
201/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Hearing
 
592
200/MP/2020
NLC Tamilnadu Power Ltd (NTPL)
NTPL - Petition under section 79 of the electricity act, 2003 read with Regulation 29 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2019 for approval of additional capital expenditure on account of implementation of Flue Gas De-Sulphurization (FGD) Plant
Hearing
 
593
198/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Providing protection systems having reliability, selectivity,  speed and sensitivity and keeping them functional in terms of Regulation 5.2 (l) of the CERC (Indian Electricity Grid Code) Regulations 2010 read along with Regulation 3 (e) of the Central Electricity Authority (Grid Standards) Regulations, 2010 , ensuring proper inspection & patrolling and maintenance of substation and lines in terms of Regulation 5 read along with regulation 23 & regulation 24 of the Central Electricity Authority (Grid Standards) Regulations, 2010 for ensuring security of the North Eastern Grid as well as the interconnected Indian Grid and reliable operation as per clause no. 6.2 of Central Electricity Authority (Manual on Transmission Planning Criteria), 2013.
Hearing
 
594
197/MP/2020
North Eastern Regional Load Despatch Centre (NERLDC)
Petition under section 28 (3) (e) of the Electricity Act, 2003 read with clause 1.5 of IEGC 2010 for establishment and maintenance of Communication facilities by the users of the North-Eastern Region in terms of Clause 4.6.2 of IEGC, 2010, read with Regulation 6(3) of CEA (Technical Standards for Connectivity to the Grid) Regulation, 2007 to ensure availability of reliable real time data at NERLDC.
Hearing
 
595
189/GT/2020
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Chapter-3, Regulation-9 of Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 for approval of tariff  of  Barauni Thermal Power Station Stage-I (220 MW) for the period from 01.04.2019 to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
596
179/MP/2020
Tata Power Renewable Energy Ltd (TPREL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 12 of the Power Purchase Agreements dated 19.07.2016, 21.10.2016, 21.10.2016 and 13.01.2017 executed between Tata Power Renewable Energy Limited and Solar Energy Corporation of India Ltd., for seeking compensation on account of Change in Law events due to enactment of GST Laws.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
597
178/MP/2020
MAHARASHTRA STATE ELECTRICITY TRANSMISSION COMPANY LIMITED (MSETCL)
MISCELLANEOUS APPLICATION UNDER SECTION 79 OF THE ELECTRICITY ACT, 2003 TO ADJUDICATE UPON DISPUTE BETWEEN THE PETITIONER MSETCL AND THE RESPONDENT ELECTRICITY DEPARTMENT OF THE UNION TERRITORY OF DAMAN & DIU IN ACCORDANCE TO THE BULK POWER TRANSMISSION AGREEMENT (BPTA) ENTERED INTO BETWEEN THE PARTIES ON 06.09. 2011
Hearing
 
598
177/MP/2020
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b), 79(1)(f) and other applicable provisions of the Electricity Act, 2003 for applicability of the provisions of PPA dated 26.02.2014 and amendment dated 23.01.2018 for levying penalty for maintaining availability below 80% for a contract year.
Hearing
 
599
175/MP/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition for relaxation of the provisions of Regulation 42 of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 dealing with the manner of computing the capacity charges effective 1.04.2020 insofar as the Gas Based Generating Stations of North Eastern Electric Power Corporation Limited
Hearing
 
600
169/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under regulation-86 of CERC (Conduct of Business) Regulations�1999 and CERC (Terms and Conditions of Tariff) Regulations�2014 for determination of Transmission Tariff from DOCO to 31-03-2024 for Transmission Asset �04 Nos Line Bays (GIS) at (Hyderabad) Maheshwaram 765/400kV SS, 02 Nos Line Bays at Warangal 400/220 kV SS and Balance items (PLCC, Telecom equipment and Line Terminal equipment such as LA, CVT & Wave Trap) at Kurnool 765/400kV SS� under �Substation works associated with additional inter-regional AC link for import of power into Southern Region i.e., Warora- Warangal and Chilakaluripeta-Hyderabad - Kurnool 765kV Link''
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
601
144/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14(3), 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Tanakpur Power Station.

AND  
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 of CERC (Terms and Conditions of Tariff) Regulations� 2019 for determination of tariff for the period 2019-24 in respect of Tanakpur Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
602
113/MP/2020
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79 (1) (c) & (f) of the Electricity Act, 2003 read with the provisions of the CERC (Sharing of Inter-State Transmission Charges and Losses) Regulations), 2010 to set aside the bill dated 01/01/2020 of the Central Transmission Utility (PGCIL) towards Transmission Charges (POC and HVDC charges) as well as the Notice for Regulation of Power Supply dated 03/01/2020.
Hearing
 
603
110/GT/2020
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NLCIL- TPS I 600 MW  - Petition seeking fixation of trued up Tariff under Regulations 2014 � for the period 2014-19� Reg.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
604
96/GT/2020
NHPC LTD
Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 8 & 14, 25(3) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for truing up of tariff for the period 2014-19 in respect of Parbati-III Power Station.

AND 

Petition under 79(1) & 86 of the CERC (Conduct of Business), Regulations, 1999, Section 62(1)(a) of the Electricity Act, 2003 and Regulation 9(2), 10(1), 12, 25, 26 & 35 (2) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for determination of tariff for the period 2019-24 in respect of Parbati-III Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
605
90/MP/2020
Gurgaon Palwal Transmission Limited (GPTL)
Petition under Section 63 and 79(1)(f) of the Electricity Act, 2003 read with the statutory framework and Article 11 and Article 12 of the Transmission Service Agreement dated 04.03.2016 executed between Gurgaon Palwal Transmission Limited and its Long-Term Transmission Customers for claiming compensation due to Changes in Law and seeking an extension to the scheduled commissioning date of the relevant elements of the Project on account of Force Majeure events.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
606
72/MP/2020
SB Energy Three Private Limited (SBTPL)
Petition under Section 79 (1) (b) read with Section 79 (1) (f) of the Electricity Act, 2003 for (i) approval of �Change in Law�; and (ii) consequential relief(s) to compensate for the increase in capital cost and associated costs due to (a) introduction of the Central Goods and Services Tax Act, 2017, the Integrated Goods and Services Tax Act, 2017 and the State Goods and Services Tax Acts enacted by respective states and (b) imposition and introduction of Safe Guard Duty on the import of solar cells (whether or not assembled in modules or panels) by way of Notification No.01/2018- Customs SG dated 30.07.2018 issued by the Department of Revenue, Ministry of Finance, in terms of Article 12 read with Article 16.3.1 of the Power Purchase Agreements dated 06.10.2017 between SB Energy Three Private Limited and Solar Energy Corporation of India Limited.
Hearing
67/IA/2022 ,67/IA/2021
607
65/MP/2020
Reliance Infrastructure (Rinfra)
Seeking declaration that HSD is a alternative Fuel in terms of Article 1.1.27 of the PPA and refund the unauthorized deductions of Rs. 96,68,92,198/- made by the Respondents from the bills payable to the Petitioner
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
608
63/MP/2020
Bharat Aluminium Company Limited (BALCO)
Petition under section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 for claiming extension of Scheduled Delivery Date on account of force majeure events falling within the scope of Article(s) 3.1, 3.4.3, 4.7 and 9 of the Power Purchase Agreement dated 23.08.2013 read with the Addendum dated 10.12.2013 executed between the Petitioner and the Respondent No. 1/ TANGEDCO
Hearing
 
609
32/GT/2020
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act,2003 read with related provisions of the Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and Regulation 8(1), 8(2) & 8(3) - (Chapter-3) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff ) Regulations, 2014 for revision of tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period of 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period of 2014-15 to 2018-19 in respect of  Agartala Gas Turbine Combined Cycle Power Plant (135 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
610
25/MP/2020
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79 of the Electricity Act, 2003 read with Article 10 of the Power Purchase Agreements dated 17.03.2010 and 21.03.2013 executed between GMR Warora Energy Limited and the Distribution Companies in the States of Maharashtra and Dadra and Nagar Haveli pursuant to liberty granted in Order dated 16.05.2019 in Petition No. 284/MP/2018.
Hearing
 
611
6/TT/2020
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Approval under Regulation- 86 of CERC (Conduct of Business) Regulations, 1999 and CERC (Terms and Conditions of Tariff) Regulations, 2014 for determination of Transmission Tariff from anticipated DOCO to 31.03.2019 for Asset 1: 1 No. 220 kV Line Bay for 220 kV Rewa Pooling - Ramnagar Ckt - 2 line  and 1 No. 220 kV Line Bay for 220kV Rewa pooling �Barsaita  Desh ckt 2 line at Rewa Pooling Station, Asset 2: 1 No. 220 kV Line Bay for 220 kV Rewa Pooling - Ramnagar Ckt - 1 line at Rewa Pooling station, Asset 3 : 2 Nos. 220 kV line Bays for 220 kV Rewa Pooling � Badwar Ckt- 1 and  Ckt - 2 Line at Rewa Pooling Station and Asset-4: 1 no. 500 MVA, 400/220 kV ICT 3 along with associated 400 kV and 220 kV transformer bays at Rewa Pooling station under Transmission System for Ultra Mega Solar Park (750MW) in Rewa District, Madhya Pradesh in Western Region.
Order reserved
 
612
470/MP/2019
ALIPURDUAR TRANSMISSION LIMITED (ATL)
Petition seeking extension of scheduled commercial operation date on account of force majeure events and consequential reliefs arising therefrom involving:-
(a) Section 79(1) (c) and (f) of the Electricity Act, 2003; read with
(b) Articles 4, 11 and 16 and other relevant clauses of the Transmission Service Agreement dated 22.09.2015 executed between the Petitioner and the Long-Term Transmission Customers; read with 
(c) Regulation 111 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
46/IA/2022 ,69/IA/2020
613
465/MP/2019
Madhya Bharat Power Corporation Limited (MBPCL)
Petition under Section 79(1)(f) read with Section 79(1)(b) of the Electricity Act, 2003 before this Hon�ble Commission seeking declaration of the events which led to relinquishment by the Petitioner, as force majeure events within the meaning of Clause 9.0 of the BPTA, seeking relinquishment of the LTOA of 96 MW granted to it without any liability thereof, thereby seeking exemption from payment of relinquishment charges as a consequence of the existence of force majeure events, as opposed to the stand taken by PGCIL in its letter dated 09.01.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
614
464/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Dhauliganga Power Station.
Hearing
 
615
458/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2017-18 in respect of  Chamera-II Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
616
455/MP/2019
Reliance Infrastructure (Rinfra)
Petition under Section 79 of the Electricity Act, 2003 read with Regulation 2 of APERC (Conduct of Business) Regulation, 1999 as amended from time to time as regards the unauthorised deductions made by the Respondents from the bills payable to the Petitioner
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
617
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.
Hearing
 
618
451/MP/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
direct Respondent No.2 to make immediate payment towards transmission charges from 1.11.2011 to 24.5.2012,
Reply / additional information as per ROP to filed by Petitioner,Respondent
59/IA/2022
619
432/MP/2019
Sasan Power Limited (SPL)
Petition under Section 79 of the Electricity Act, 2003 read with the statutory framework governing procurement of power through competitive bidding and Power Purchase Agreement dated 07.08.2007 seeking compensation on account of increased cost incurred by Sasan Power Limited consequent to default of the Procurers.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
620
428/MP/2019
Kerala State Electricity Board Limited (KSEB Ltd.)
Demand of Relinquishment charges
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
621
412/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Teesta Low Dam-IV Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
622
411/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Teesta Low Dam-III Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
623
410/MP/2019
NTPC Limited
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014 for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Koldam Hydro Electric Power Station.
Order reserved
 
624
403/MP/2019
GMR ENERGY TRADING LIMITED (GMRETL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for seeking recovery of amount deducted by Maharashtra State Electricity Distribution Company Limited (MSEDCL), with respect to  a tender, being Tender Event No. MSEDCL/Short/18-19/ET/58 dated 05.07.2018.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
10/IA/2020
625
402/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Khargone Super Thermal Power Station  (2X660 MW) for the period from anticipated date of Commercial Operation of the Unit-I (i.e. 30.09.2019)to 31.03.2024
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
626
371/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6(1), 6(2) & 6(3), chapter-3) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations,2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Khandong Hydro Electric Plant (2 X 25 =50 MW) of North Eastern Electric Power Corporation Limited (NEEPCO LTD), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
627
370/GT/2019
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 62 and 79 (1) of the Electricity Act, 2003 read with related provisions of the Chapter-5 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 and Regulation 6 of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations , 2014 for revision of  tariff for the period 01.04.2014 to 31.03.2019 carrying out truing up exercise for the period 2014-19 with respect to the capital expenditure including additional capital expenditure incurred during the period  of 2014-15 to 2018-19 in respect of  Kopili Hydro Electric Plant (4 X 50 =200 MW) of North Eastern Electric Power Corporation Limited (NEEPCO), Shillong.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
628
364/MP/2019
NLC Tamilnadu Power Ltd (NTPL)
Increase in Operation and Maintenance expenses incurred by NLC TAMILNADU POWER LIMITED (NTPL) on account of Pay/Wage Revision to Executives wef 01.01.2017, Non Executives & workmen wef 01.01.2017 & CISF wef 01.01.2016 posted to NLC TAMILNADU POWER LIMITED (NTPL) and other hikes like gratuity ceiling increase & GST impact etc. and to allow the recovery of the same from the beneficiaries of NLC TAMILNADU POWER LIMITED (NTPL) Power Station for the period 01.04.2014 to 31.03.2019
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
629
343/MP/2019
NHPC LTD
Petition under section 79 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 12 & 13 of CERC (Terms & Conditions of Tariff) Regulations, 2004, Regulation 44 of CERC (Terms & Conditions of Tariff) Regulations, 2009 & Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of pay regularization of below board level executives of NHPC Limited for the period 01.01.2007 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
630
342/MP/2019
Prayatna Developers Private Limited (PDPL)
Petition invoking Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of �must run� status granted to solar power project and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to stop issuing backing down instructions to the Petitioner.
Hearing
 
631
333/MP/2019
POWERGRID NM Transmission Limited (PNMTL)
Petition under Sections 63 and 79 (1) (c) and (d) of the Electricity Act, 2003 read with Regulation 86 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for allowing time overrun and cost overrun and the Approval of increase in tariff adopted for Nagapattinam � Salem � Madhugiri Transmission System on account of force majeure and Change in Law events.
Order reserved
 
632
330/MP/2019
ACME Solar Holdings Ltd. (ASHL)
Seeking quashing of letters dated 02.07.2019 and 27.09.2019 issued by PGCIL and seeking declaration that Petitioners are not required to open Letter of Credit
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
633
320/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Sewa-II Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
634
319/MP/2019
DAMODAR VALLEY CORPORATION (DVC)
Disputes between DVC and BYPL in regard to appropriation of payments made by BYPL against dues of DVC
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
635
295/MP/2019
NHPC LTD
Application under Regulation-31(6) of CERC (Terms and Conditions of Tariff) Regulations, 2014, read with regulation 44(8) and 44(7) of CERC (Terms and Conditions of Tariff) Regulation, 2019, for recoupment of under-recovered energy charges due to shortfall in energy generation for reasons beyond the control of generating station during the FY 2018-19 in respect of  Chamera-III Power Station.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
636
291/MP/2019
HIMACHAL PRADESH STATE ELECTRICITY BOARD LIMITED (HPSEBL)
PETITION UNDER SECTION 79(1)(c) AND 79(1)(f) OF THE ELECTRICITY ACT, 2003, FOR REFUND OF AMOUNTS WRONGLY RECOVERED BY POWERGRID CORPORATION OF INDIA LIMITED UNDER POC CHARGES FOR THE ISTS LINES OPERATED AND MAINTAINED BY BBMB
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
637
287/MP/2019
Wardha Solar (Maharashtra) Private Limited (WSMPL)
Petition invoking Regulation 1.5(iv) read with Regulation 5.2(u) and Regulation 6.5(11) of the CERC (Indian Electricity Grid Code) Regulations, 2010 for enforcement of ?must run? status granted to solar power projects and Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking direction to State Load Dispatch Centre to stop issuing backing down instructions to the Petitioners.
Hearing
 
638
286/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Kishanganga Power Station during the period 18.05.2018 (COD of first Unit) to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
639
282/MP/2019
Aryan M.P. Power Generation Private Limited (AMPPGPL)
Petition under Section 142 of the Electricity Act, 2003 for non-compliance of the order dated 03.12.2018 passed in Petition No. 242/MP/2017 by Power Grid Corporation of India and for issuance of appropriate direction to Power Grid Corporation of India for payment of amount to be refunded after deduction of relinquishment charges from the encashed Bank Guarantee furnished by the Petitioner along with interest.
Hearing
 
640
279/MP/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Miscellaneous petition under Regulation 55, �Power to remove difficulties� and Regulation 54, "Power to Relax� of the CERC (Terms and Conditions of Tariff) Regulations, 2014, on account of additional cost incurred owing to revision of scale of pay for executives and non-executives from 1.1.2017 to 31.3.2019 consequent to implementation of pay revision and revision of gratuity amount with effect from 1.1.2017
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
641
278/MP/2019
ONGC Tripura Power Company (OTPC)
Miscellaneous Petition for Relaxation of Technical Minimum for OTPC Palatana Project as per IEGC (4th Amendment)
Hearing
 
642
277/MP/2019
Sitac Kabini Renewables Private Limited (SitacKabini)
Petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of dispute arising out of the action of Power Grid Corporation of India in revoking the Long-Term Open Access granted to the Petitioner for evacuation of 300MW power from its Wind Power Project on account of delay in submission of Bank Guarantee as required under the Long Term Access Agreement dated 23.02.2019 along with Affidavit
Hearing
21/IA/2022
643
267/MP/2019
NHDC LIMITED
Application under Regulation-44 ( 7 & 8 ) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for Recovery of Shortfall in Energy Charges in comparison to fifty percent of the Annual Fixed Cost (AFC) for reasons beyond the control of generating station during the FY 2017-18 and 2018-19 in respect of Omkareshwar Power Station (OSPS).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
644
261/MP/2019
PTC India Limited
Petition under Regulation 12 of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) Regulations, 2014 as amended from time to time read with Central Electricity Regulatory Commission (Cross Border Trade of Electricity) Regulations, 2019.
Order Reserved- Additional information for final order to be filed by Petitioner
 
645
258/MP/2019
JHAJJAR POWER LIMITED (JPL)
Petition under Section 79(1)(f) of the Electricity Act, 2003 read with Article 17 of the PPA dated 20.01.2009 for adjudication of dispute with respect to non-payment of amount towards the level of lifting penalty paid to coal suppliers by Jhajjar Power Limited in terms of Article 1.2.8 of Schedule 7 of the PPA for the Contract Year 2016-17
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
646
257/MP/2019
MB Power (Madhya Pradesh) Limited (MBPMPL)
PETITION UNDER SECTION 79(1)(C), 79(1)(F) AND 79(1)(K) OF THE ELECTRICITY ACT, 2003, CHALLENGING THE UNLAWFUL CONDUCT OF  POWER GRID CORPORATION OF INDIA LIMITED INTER ALIA WRONGFULLY RAISING AND RECOVERING TRANSMISSION CHARGES THROUGH IMPERMISSIBLE AND INAPPLICABLE INVOICES BEING CONTRA / AGAINST AND UNSUSTAINABLE TO THE TERMS OF THE TRANSMISSION SERVICE AGREEMENT DATED 18.10.2012 AND THE LONG TERM ACCESS AGREEMENT DATED 04.06.2015, PROVISIONS OF THE ELECTRICITY ACT 2003 AND THE REGULATIONS FRAMED THEREUNDER.
Hearing
 
647
241/MP/2019
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Sections 79(1)(f) read with 79(1)(c) and 79(1)(b) of the Electricity Act, 2003 relating to adjudication of dispute relating to Energy Meter Data discrepancy at Bhadrawati station leading to commercial loss to GMR Warora Energy Limited
Order reserved
 
648
240/MP/2019
GMR  WARORA ENERGY LIMITED (GMRWEL)
Petition under Section 79(1)(b) of the Electricity Act, 2003 for claiming compensation on account of occurrence of "Change in Law" event as per Article 10.1.1 of the Case-1 long-term Power Purchase Agreement dated 21.03.2013 entered into between GMR Warora Energy Limited and DNH Power Distribution Corporation Limited, thereby resulting into additional recurring/non-recurring expenditure to GMR Warora Energy Limited for supply of 200 MW Contracted Capacity from its 2 x 300 MW Thermal Power Station at Warora, Distt. Chandrapur in the State of Maharashtra to DNH Power Distribution Corporation Limited.
Order reserved
 
649
239/MP/2019
THDC India Limited (THDCIL)
Recovery of money due and outstanding from BSES Yamuna Power Limited as per the tariff determined by the Hon?ble Commission and in terms of the agreement between THDC India Limited and BSES Yamuna Power Limited
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
650
238/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Parbati-III Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
651
237/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in Chamera-III Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
652
230/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Central Industrial Security Force (CISF) in TLDP-IV Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
653
229/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in TLDP-III Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
654
227/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of Kendriya Vidyalaya (KV) & Central Industrial Security Force (CISF) in Uri-II Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
655
225/MP/2019
HARYANA POWER PURCHASE CENTRE (HPPC)
Petition under section 79(1)(f) of the Electricity Act, 2003 for refund of amounts wrongly recovered by Power Grid Corporation of India Limited under POC Charges
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
656
223/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of J&K Police in Chutak Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
657
222/MP/2019
NHPC LTD
Petition under section 94 of the Electricity Act, 2003 read with regulations 79, 111 & 114 of CERC (Conduct of Business) Regulations, 1999 and Regulation 54 & 55 of CERC (Terms & Conditions of Tariff) Regulations, 2014 for recovery of impact of wage revision of its employees and deputed employees of J&K Police in Nimoo Bazgo Power Station during the period 01.01.2016 to 31.03.2019.
Order Reserved- Additional information for final order to be filed by
 
658
220/MP/2019
NHDC LIMITED
Application under Regulation-44 ( 7 & 8 ) of CERC (Terms and Conditions of Tariff) Regulations, 2019 for Recovery of Shortfall in Energy Charges in comparison to fifty percent of the Annual Fixed Cost (AFC) for reasons beyond the control of generating station during the FY 2017-18 and 2018-19 in respect of Indira Sagar Power Station (ISPS).
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
659
219/GT/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
NNTPS (Neyveli New Thermal Power Station) 2 X 500 MW�Determination of tariff for the period from the date of anticipated CoD during the control period 2019-24 until 31.03.2024� Petition under section 79 read with Section 62 and 64 of the electricity act for determination of tariff.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
660
218/GT/2019
NLC INDIA LIMITED (formerly Neyveli Lignite Corporation  Limited) (NLCIL)
Andaman NLC Solar Power Station I - 20 MW (2X10 MW (AC) -solar PV power projects integrated with 8MWHr BESS) in South Andaman
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
661
216/GT/2019
NABINAGAR POWER GENERATING COMPANY PRIVATE LIMITED (NPGCPL)
Approval of tariff of Nabinagar STPS Stage-I (3x660 MW) from anticipated COD of Unit-1 (01.08.2019) to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
662
6/SM/2019
Suo Motu
Non-Compliance of the directions of the Commission in Order dated 17.5.2019 in Petition No 17.5.2019 in Petition No 211/MP/2016 by Global Energy Private Limited(GEPL)
Interim order issued
 
663
206/MP/2019
Punjab State Power Corporation limited (PSPCL)
PETITION UNDER SECTION 79(1)(c) AND 79(1)(f) OF THE ELECTRICITY ACT, 2003, FOR REFUND OF AMOUNTS WRONGLY RECOVERED BY POWERGRID CORPORATION OF INDIA LIMITED UNDER POC CHARGES FOR THE ISTS LINES OPERATED AND MAINTAINED BY BBMB
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
664
199/MP/2019
Tata Power Delhi Distribution Limited (TPDDL)
Petition under Section 79 (1) (f) and Section 79 (1) (c) of the Electricity Act, 2003 seeking adjudication of disputes between Tata Power Delhi Distribution Limited and Pragati Power Corporation Limited regarding declaration of Availability by Pragati Power Corporation Limited and claiming fixed charges thereto
Hearing
 
665
189/MP/2019
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 entered into between Solar Energy Corporation of India and Parampujya Solar Energy Private Limited seeking directions to Solar Energy Corporation of India to act in accordance with Article 11 of the PPA accepting the impact of Force Majeure Events and extend the timeline for fulfillment of Conditions Subsequent and Scheduled Commissioning Date of the Petitioner�s project.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
666
188/MP/2019
PTC India Limited
Petition under Section 79(1)(f) of the Electricity Act, 2003 for adjudication of disputes arising out of and in relation to the Power Sale Agreement (PSA) dated 15.09.2006 between erstwhile Punjab State Electricity Board, i.e. the predecessor of Punjab State Power Corporation Ltd.  (PSPCL) and PTC India Ltd. (PTC) for purchase of 340 MW of power from 1200 MW Teesta�III Hydro-electric Project of Teesta Urja Ltd. (TUL), pursuant to the Power Purchase Agreement (PPA) dated 28.07.2006 between PTC and TUL and the Bulk Power Transmission Agreement (BPTA) dated 04.06.2010 signed between Power Grid Corporation of India Ltd (PGCIL), PSPCL, other DISCOMs of Uttar Pradesh, Rajasthan & Haryana and PTC.
Hearing
66/IA/2019
667
183/MP/2019
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79(1)(b) and 79 (1)(f) of the Electricity Act, 2003 seeking adjudication of disputes arising out of the Agreement for Power Procurement (�APP�) executed between Petitioner and Respondent No. 2 to 5.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
668
181/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Gadarwara Super Thermal Power Station  (2 X 800 MW) for the period from anticipated date of Commercial Operation ofthe Unit-I (i.e. 30.04.2019)to 31.03.2024.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
669
180/MP/2019
Indian Railways (ECR)
Petition under Regulation 13 read with Regulation 7 and 8 of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) Regulations, 2014, and Regulations 7(10) and 7(11a) of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) (Fourth Amendment) Regulations, 2018, as inserted vide Amendment dated 20.11.2018, and read with Regulations 111 and 112 of the CERC (Conduct of Business) Regulations, 1999
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
670
169/MP/2019
Jhabua Power Limited (JhabuaPower)
Petition under Section 79(1)(b) read with Section 79(1)(f) of the Electricity Act, 2003 for adjudication of the issues arising out of the Power Supply Agreement (PSA) dated 31.12.2014 for supply of 115 MW and PSA dated 26.12.2014 for supply of 100 MW of power to Kerala State Electricity Board Ltd. (KSEBL)
Pending as per directions of the Commission
44/IA/2021
671
163/MP/2019
DNH POWER DISTRIBUTION CORPORATION LTD (DNHPDCL)
PETITION UNDER SECTION 79 (1) (C) AND (F) OF THE ELECTRICITY ACT, 2003 FOR ADJUDICATION OF DISPUTES WHICH HAVE ARISEN ON ACCOUNT OF THE INCORRECT BILLING OF POC CHARGES BY THE RESPONDENTS ON THE PETITIONER
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
672
155/MP/2019
UDUPI POWER CORPORATION LTD (UPCL)
Petition filed under Section 79 (1) (f) of the Electricity Act, 2003 read with Articles 3, 6, 7.2(b) and other provisions of the Power Purchase Agreement dated 26.12.2005 seeking adjudication of disputes related to legitimate dues payable to Udupi Power Corporation Limited by the Karnataka ESCOMs.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
673
154/RC/2019
Indian Energy Exchange Ltd. (IEX)
Application for approval of Cross Border Trade in IEX
Preliminary Scrutiny
 
674
153/MP/2019
Rajasthan Urja Vikas Nigam Limited (RUVNL)
PETITION UNDER SECTION 79(1)(c) AND 79(1)(f) OF THE ELECTRICITY ACT, 2003, FOR REFUND OF AMOUNTS WRONGLY RECOVERED BY POWER GRID CORPORATION OF INDIA LIMITED UNDER POC CHARGES FOR THE ISTS LINES OPERATED AND MAINTAINED BY BBMB
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
675
145/GT/2019
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff of Lara Super Thermal Power Station  (2x800 MW) for the period from anticipated date of Commercial Operation ofthe Unit-I (i.e. 15.05.2019)to 31.03.2024.
Hearing
 
676
144/MP/2019
Airpower Windfarms Private Limited
Petition under Section 79 (1) (c) of the Electricity Act, 2003 read with Regulations 27 and 33A of the Central Electricity Regulatory Commission (Grant of Connectivity, Long Term and Medium Term Open Access in Inter State Transmission and related matters) Regulations, 2009 for time extension of infusion of equity as provided under Clause 9.3.2 of the Detailed Procedure issued by the Central Commission for `Grant of Connectivity to projects based on Renewable sources to the Inter State Transmission System� dated 15.05.2018
Order reserved
 
677
140/MP/2019
TRN ENERGY PRIVATE LIMITED
Petition under section 79 (1) (f) of the Electricity Act, 2003 seeking various reliefs against Respondent No. 1 in terms of Power Purchase Agreement dated 25.7.13 along with Affidavit.
Hearing
 
678
132/MP/2019
Indian Railways (ECR)
Petition under Section 79(1)(f) of the Electricity Act, 2003 read with Clause 7.0 of the Bulk Power Purchase Agreement executed between Indian Railways and Bharatiya Rail Bijlee Company Limited dated 16.12.2010 seeking relief on account of Force Majeure events being suffered by the Indian Railways.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
679
131/MP/2019
BSES YAMUNA POWER Ltd. (BYPL)
Petition invoking Section 79(1)(e), 79(1)(i) and Section 79(1)(k) read with Sections 129 & 130 of the Electricity Act, 2003 read with Regulation 7, 8 and 13 of Central Electricity Regulatory Commission (Procedure, Terms and Conditions for grant of trading license and other related matters) Regulations, 2009 seeking  appropriate directions against Global Energy Private Ltd..
Hearing
50/IA/2020
680
116/MP/2019
KANTI BIJLEE UTPADAN NIGAM LIMITED (KBUNL)
Petition under Section 79 (1)(f) of the Electricity Act, 2003 read with CERC Tariff Regulations, 2014 for resolution of disputes regarding payment of capacity charges for the allocated capacity for Muzaffarpur Thermal Power Station (MTPS) Stage-II ( 2 X 195 MW)
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
681
83/MP/2019
Maharashtra State Electricity Distribution Company Limited (MSEDCL)
Petition under Section 19 of the Electricity Act 2003 seeking revocation of trading licensees for breach of contractual obligation by allowing the source generator to sell the power in exchanges instead of supplying to MSEDCL, as per contract/LOI.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
59/IA/2019 ,61/IA/2019
682
70/MP/2019
SOLAR EDGE POWER AND ENERGY PRIVATE LIMITED (SEPEPL)
A petition before the Central Electricity Regulatory Commission 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 Goods and Service Tax
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
683
66/MP/2019
Punjab State Power Corporation limited (PSPCL)
Petition under Section 79 (1) (c) of the Electricity Act, 2003 read with Regulations 5 and 7 of the Central Electricity Regulatory Commission (Deviation, Settlement Mechanism and related matters) Regulations, 2014 as amended by the Fourth Amendment Regulations, 2018 effective 1.1.2019
Pending as per directions of Higher Court
 
684
62/MP/2019
NOIDA POWER COMPANY LIMITED (NPCL)
Petition under Section 79 (1) (c) of the Electricity Act, 2003 read with Regulations 5 and 7 of the Central Electricity Regulatory Commission (Deviation, Settlement Mechanism and related matters) Regulations, 2014 as amended by the Fourth Amendment Regulations, 2018 effective from 1.1.2019
Pending as per directions of Higher Court
 
685
54/MP/2019
TRN ENERGY PRIVATE LIMITED
Adjudication of disputes under Section 79 of the Electricity Act, 2003
Hearing
 
686
31/MP/2019
POWER GRID CORPORATION OF INDIA LIMITED (POWERGRID)
Petition under Regulations 12 and 13 of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) Regulations, 2014, read with Regulations 111 and 112 of the CERC (Conduct of Business) Regulations, 1999 seeking relaxation of the proviso to Regulation 7(1), Regulations 7(10) and 7(11a) of the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) Regulations, 2014, as amended vide Amendment dated 20.11.2018.
Pending as per directions of Higher Court
18/IA/2019 ,60/IA/2019
687
10/TT/2019
TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED (APTRANSCO)
Petition for Determination of tariff of the inter-State transmission lines connecting two states for the APTRANSCO owned transmission lines/system as per the Central Electricity Regulatory Commission�s order dated 05.09.2018 in Petition No. 07/Suo-Motu/2017 and order dated 21.6.2018 in petition No. 237/TT/2016 for inclusion in POC Transmission charges in accordance with Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 for FY 2014-15 (40 Nos. ISTS lines), FY 2015-16 (40 Nos. ISTS lines), FY 2016-17 (2 Nos. ISTS lines), FY 2017-18 (42 Nos. ISTS lines) and FY 2018-19 (42 Nos. ISTS lines) .
Hearing
42/IA/2020
688
373/MP/2018
BSES YAMUNA POWER Ltd. (BYPL)
Petition invoking Section 79(1)(b) and Section 79(1)(f) of the Electricity Act, 2003 read with Regulation 111 of the CERC (Conduct of Business) Regulations, 1999 seeking adjudication of dispute between the Petitioner, i.e., BSES Yamuna Power Limited and Damodar Valley Corporation.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
689
365/TT/2018
POWER GRID CORPORATION 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- Extension of 220kV Navsari (GIS) Substation: 2 Nos line bays and Asset 2- Extension of 400kV Vadodara (GIS) substation: 3 nos of bays ( 2 nos line bays & 1 no. bus reactor bay)  including 1x 125 MVAR, 400kV Bus reactor under �Transmission System associated with DGEN (1200 MW) of Torrent Power Ltd� in Western Region.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
690
339/MP/2018
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79(1)(b), 79(1)(c) & 79(1)(f) of the Electricity Act, 2003 read with Regulation 32 and the detailed procedure as envisaged under the Central Electricity Regulatory Commission ( Grant of Connectivity, Long Term, Medium Term Open Access in Intra State and related matters) Regulations, 2009.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
691
304/MP/2018
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79(1)(b), 79(1)(c) & 79(1)(f) of the Electricity Act, 2003 read with Regulation 32 and the detailed procedure as envisaged under the Central Electricity Regulatory Commission (Grant of Connectivity, Long Term, Medium Term Open Access in Intra State and related matters) Regulations, 2009
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
692
303/MP/2018
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section 79(1)(c) & 79(1)(f) of the Electricity Act, 2003 read with Regulation 32 and the detailed procedure as envisaged under the Central Electricity Regulatory Commission (Grant of Connectivity, Long Term, Medium Term Open Access in Intra State and related matters) Regulations, 2009
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
693
291/MP/2018
West Central Railway (WCR)
Petition under Section 79(1)(c) and 79(1)(h) of Electricity Act 2003 and CERC Open Access Regulations 2008 and CERC Inter-State Transmission Regulation 2009, for Deviation Settlement Account
Pending as per direction of Higher Court / APTEL
 
694
278/MP/2018
JINDAL INDIA THERMAL POWER LIMITED (JITPL)
Petition under Section  79(1)(c) & 79(1)(f) of the Electricity Act, 2003 read with Regulation 32 and the detailed procedure as envisaged under the central electricity regulatory commission (grant of connectivity, long term, medium term open access in intra state and related matters) regulations, 2009
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
695
265/MP/2018
GREENKO BUDHIL HYDRO POWER PRIVATE LIMITED (GBHPPL)
Petition under section 79 (1) (f) read with Section 142 of the Electricity Act, 2003 for issuance of direction for quashing of the letter dated 02.08.2018 issued by Power Grid Corporation of India Limited (PGCIL) whereby, PGCIL has wrongful and arbitrarily proceeded to impose transmission charges to the tune of Rs. 6.41 Crores upon the Petitioner towards Long Term Access (LTA) capacity 8.4 MW and also, through a subsequent letter dated 14.08.2018 threatened curtailment of Short Term Open Access with effect from 23.08.2018. The same is in direct contravention of the final Order passed by this Hon�ble Commission in Petition No. 190/MP/2016 dated 31.05.2018.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
696
133/MP/2018
DAMODAR VALLEY CORPORATION (DVC)
Implementation of Regulation 30 (6) of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2014.
Pending as per direction of Higher Court / APTEL
 
697
104/MP/2018
HIMACHAL PRADESH STATE ELECTRICITY BOARD LIMITED (HPSEBL)
PETITION UNDER SECTIONS 79(1)(c), 79(1)(f) AND OTHER APPLICABLE PROVISIONS OF THE ELECTRICITY ACT, 2003 SEEKING DIRECTIONS AGAINST THE DIRECT BILATERAL BILLING OF TRANSMISSION CHARGES BY THE RESPONDENT NO. 1, NRSS XXXI (A) TRANSMISSION LIMITED ON THE PETITIONER FOR THE TRANSMISSION SYSTEM ESTABLISHED IN THE STATE OF HIMACHAL PRADESH
Order reserved
 
698
91/MP/2018
KSK Mahanadi Power Company Limited (kskmahanadi)
Petition under Section 79(1)(b) read with Section 79(1)(f) and other applicable provisions of the Electricity Act, 2003 seeking adjudication of disputes and differences under the Power Purchase Agreement dated 31.07.2012 as amended on 19.12.2014 and 23.01.2018 in regard to non-payment of tariff and unilateral deduction of the monthly energy bills of the Petitioner by the Respondents
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
699
243/GT/2017
NTPC Limited
Petition Under Section 62 and 79 (1) (a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999 for approval of tariff  of  Bongaigaon Thermal Power Station (3X250 MW) for the period from Date of Commercial Operation of Unit-1 (i.e. 01.04.2016) to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
58/IA/2021
700
225/MP/2017
NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED (NEEPCO)
Petition under section 94 (1) (f) of the Electricity Act, 2003 read with related provisions of Regulation 103 (1) of the Central Electricity Regulatory Commission (Conduct of Business) (Amendment) Regulations, 2013 seeking compensation for loss of Capacity Charge on account of inadequate availability of fuel gas under provisions of Regulation 54 (Power to Relax) of the Central Electricity Regulatory Commission (Terms and Condition of Tariff) Regulations, 2014  in respect of the Assam Gas Based Power Plant (AGBP).
Hearing
 
page separator
S. No.
Petition No.
Petitioner
Subject
Status
Related IA's
701
139/MP/2017
Maithon Power Limited (MPL)
Petition under Section 79 of the Electricity Act 2003 read with Regulation 54 and 55 of the CERC (Terms and Conditions of Tariff) Regulations 2014 seeking Appropriate Relief due to Extreme Practical Difficulty faced by the Petitioner in implementing Regulation 30 (6) of the said Regulation and Directions issued by the Hon?ble Commission in its Order dated 25.01.2016 and For Consequential Directions
Pending as per direction of Higher Court / APTEL
 
702
124/MP/2017
Kanchanjunga Power Company Private Limited (KPCPL)
Petition under section 79(1)(f) read with section 79(1)(c) & (d), section 38, section 39, section 40 and section 60 of the Electricity Act, 2003 concerning the unjust, arbitrary and illegal terms imposed by Himachal Pradesh Power Transmission Corporation Limited and Allain Duhangan Hydro Power Limited for transmission of power by the Petitioner on inter-state transmission lines operated by them.
Pending as per direction of Higher Court / APTEL
82/IA/2019 ,49/IA/2018
703
119/MP/2017
Rajasthan Sun Technique Energy Private Ltd (RSTEPL)
The Power Purchase Agreement 8th January 2011 (?PPA?) entered into between NTPC Vidyut Vyapar Nigam Limited and Rajasthan Sun Technique Energy Pvt Ltd./Extension of Scheduled Commissioning Date
Hearing
 
704
23/GT/2017
BHARTIYA RAIL BIJLEE COMPANY LTD. (BRBCL)
Approval of tariff  of Nabinagar Thermal Power Project (4X250 MW) for the period from anticipated Date of Commercial Operation  of Unit-1  to 31.03.2019.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
 
705
5/MP/2017
Maithon Power Limited (MPL)
Petition under Section 79(1)(f) and 79(1)(b) of the Electricity Act, 2003 in connection with the disputes and differences arising under the Power Purchase Agreement dated 12.05.2008 between the Petitioner and Respondent no. 1.
Hearing
 
706
4/MP/2017
Maithon Power Limited (MPL)
Petition under Section 79(1)(f) and 79(1)(b) of the Electricity Act, 2003 in connection with the disputes and differences arising under the Power Purchase Agreement dated 18.07.2008 between the Petitioner and Respondent no. 1.
Hearing
 
707
244/MP/2016
NTPC Limited
Measurement of GCV of Coal received at the plant site of NTPC Power Stations
Pending as per direction of Higher Court / APTEL
86/IA/2017
708
220/MP/2016
West Bengal State Electricity Distribution Company Limited (WBSEDCL)
Petition under Section 79 (1) (f) of the Electricity Act, 2003 seeking adjudication of dispute between West Bengal State Electricity Distribution Company Limited and NTPC Ltd.and Damodar Valley Corporation relating to over invoicing and recovery of Rs. 1192.67Crores.
Pending as per direction of Higher Court / APTEL
 
709
64/MP/2016
BSES Rajdhani Power Limited (BRPL)
Petition under Section 79 (1) (f) of the Electricity Act, 2003 read with Regulation 30(7) of CERC (Terms and Conditions of Tariff), Regulations, 2014 seeking adjudication of dispute between Petitioners, i.e., BSES Rajdhani Power Limited & BSES Yamuna Power Limited with NTPC Ltd.
Pending as per direction of Higher Court / APTEL
85/IA/2017 ,84/IA/2017
710
51/MP/2016
Bharat Aluminium Company Limited (BALCO)
An application for Regulatory Compliance of order dated 30.10.2014 passed in Petition No.134/MP/2011 and Order dat ed 09.10.2015 passed in Petition No. 124/RC/2015 under Section 142 and 146 of the Electricity Act, 2003
Pending as per direction of Higher Court / APTEL
 
711
10/MP/2016
Jaiprakash Power  Ventures Limited
Petition u/s 79(1) (f) and Sec- 19 of E. Act, 2003 read with Regulations 14 of CERC(procedures, Terms and Condtions for grant of trading license and other realted matters) Regualtions, 2009 seeking refund of the Late payment of Surchages illegally retained by the Respondent No. 1 under Power Purchase Agreement dat ed 30.0.5 2011 alongnwith interest and initiation of proceedings for revocation of the Inter State Trading License of the Respondent No.1
Pending as per direction of Higher Court / APTEL
 
712
311/MP/2015
Tata Power Delhi Distribution Limited (TPDDL)
Petition praying for appropriate directions restraining the Respondent from recovering the Energy Charge Rate strictly in terms of the Tariff Regulations framed b y this Honble Commission
Pending as per direction of Higher Court / APTEL
 
713
014/SM/2015
Suo Motu
Notice under Section 19 of the Electricity Act 2003 for revocation of the inter-State transmission licence granted to Talcher II Transmission Company Ltd. Talcher II Transmission Company Ltd.
Pending as per direction of Higher Court / APTEL
 
714
13/SM//2015
Suo Motu
Revocation of transmission licence under Section 19 of the Electricity Act, 2003 granted to North Karanpur Transmission Compnay Limited
Pending as per direction of Higher Court / APTEL
 
715
MP/463/2014
GMR Vemagiri Power Generation Ltd. (GVPGL)
Petition under Section 79(I)(f) of the Electricity Act, 2003 for a direction to the Respondents to pay Additional Fixed Charge of Rs.0.439/KWH for the balance period of PPA.
Order Reserved- Additional information for final order to be filed by Petitioner,Respondent
40/IA/2019
716
Gt/327/2014
NTPC Limited
Petition for determination of Vindhyachal Super Thermal Power Station Stage-II (1000 MW) for the period from 01.04.2014 to 31.03.2019.
Pending as per direction of Higher Court / APTEL
 
717
GT/130/2014
NTPC Limited
Petition Under section 62 and 79(I)(a) of the Electricity Act, 2003 read with Chapter-V of the Central Electricity regulatory Commission (Conduct of Business) regulations, 1999 for approval of tariff of Barh Super thermal Power Station Stage-II (2X660 MW) for the period  from anticipated Date of Commercial operation of 1st Unit (Unit-IV) to 31.03.2019.
Pending as per direction of Higher Court / APTEL
 
718
MP/041/2014
Aurum Renewables Energy Pvt. Ltd. (AREPL)
Petition for adjustment of capacity utilization, adjustment of tariff, extension of time for execution of project and other consequential reliefs.
Pending as per direction of Higher Court / APTEL
 
719
MP/016/2014
Megha Engineering & Infrastructures Ltd (MEIL)
Petition under Section 79(1)(b) read with section 79(i)(f) of the Electricity Act, 2003 for adjustment of capacity utilisation factor, extension of time for exucution of project and other consequential reliefs.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
720
MP/014/2014
KVK ENERGY VENTURES PVT. LTD. (KVKENERGY)
petition for adjustment of Tariff, extension of time for execution of project and other consequential reliefs.
Pending as per direction of Higher Court / APTEL
 
721
MP/327/2013
DIWAKAR SOLAR PROJECTS PRIVATE LIMITED (DIWAKAR_SOLAR)
For adjustment of tariff, extension of time for execution of project and other consequential reliefs.
Pending as per direction of Higher Court / APTEL
 
722
313/MP/2013
Rajasthan Sun Technique Energy Private Ltd (RSTEPL)
the matter of the Power Purchase Agreement 8th January 2011 (PPA) entered into between NTPC Vidyut Vyapar Nigam Limited and Rajasthan Sun Technique private Limited. In the matter of Copensatory Tariff on account of Direct Normal Irradiance (DNI)
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
723
MP/312/2013
Rajasthan Sun Technique Energy Private Ltd (RSTEPL)
In the  matter of the Power Purchase Agreement 8th January 2011 (PPA) entered into between NTPC Vidyut Vyapar Nigam Limited and Rajasthan Sun Technique private Limited. In the matter of Copensatory Tariff on account of depreciation in rupee.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
724
MP/304/2013
Godawari Green Energy Limited (GGEL)
Petition under section 79(1)(b) read with section 79(1) (f) of the Electricity Act, 2003 for adjustment of Generation tariff and other consequential reliefs.
Reply / additional information as per ROP to filed by Petitioner,Respondent
 
725
009/2009
MPPTCL
Payment of interest on the excess amount recovered as per order dated 23.10.2000 and order dated 30.09.2008 in Petition No.10/2000 and order dated 23.03.2007 in Petition No. 6/2004 in respect of wheeling charges payable to Gridco for wheeling of Central Sector Power from NTPC power station is in Eas
Pending as per direction of Higher Court / APTEL
 
726
130/2009
Suo Motu
Maintenance of Grid Discipline-non-compliance of provisions of the Indian Electricity Grid Code by TNEB
Pending as per direction of Higher Court / APTEL
 
727
081/2009
Suo Motu
Maintenance of Grid Discipline – Non  ‐compliance of provisions of the Indian Electricity Grid Code by Tamil Nadu Electricity Board.
Pending as per direction of Higher Court / APTEL
 
728
080/2009
Suo Motu
Maintenance of Grid Discipline-Compliance of provisions of  the Indian Electricity Grid Code by Transmission Coporation of Andhra Pradesh Ltd.
Pending as per direction of Higher Court / APTEL
 
729
131/2007
Suo Motu
Default in payment of Unscheduled Interchanges (UI) charges for the energy drawn in excess of her drawal schedule (UP).
Pending as per direction of Higher Court / APTEL