Recent Orders/Records of Proceedings
Records of Proceedings
Pet. No.
Subject
Date of Hearing
Date of posting ROP on website


17/GT/2013

18-06-2013

03-07-2013


89/GT/2013

25-06-2013

02-07-2013


56/TT/ 2012

25-06-2013

02-07-2013


115/GT/2013

25-06-2013

02-07-2013


9/TDL/2013

25-06-2013

02-07-2013


83/MP/2013

25-06-2013

02-07-2013


253/MP/2012

25-06-2013

01-07-2013


94/MP/2013

20-06-2013

01-07-2013


314/ 2010

18-06-2013

25-06-2013


85/TT/2011

20-06-2013

25-06-2013


166/MP/2012

20-06-2013

21-06-2013


204/GT/2011

18-06-2013

21-06-2013


16/GT/2013

18-06-2013

21-06-2013


93/MP/2013 96/MP/2013

11-06-2013

21-06-2013


140/MP/2012

18-06-2013

20-06-2013


91/TT/2011 145/TT/2011

11-06-2013

19-06-2013


92/MP/2013

11-06-2013

19-06-2013


10/RC/2013

11-06-2013

19-06-2013


18/GT/2013

11-06-2013

19-06-2013


84/MP/2013

11-06-2013

18-06-2013


82/MP/2013

 

11-06-2013

18-06-2013


64/MP/2013

11-06-2013

18-06-2013


79/MP/2013 81/MP/2013

 

11-06-2013

18-06-2013


4/RP/2013

 

11-06-2013

18-06-2013


2/RP/2013

 

23-05-2013

11-06-2013


160/GT/2012

 

28-05-2013

10-06-2013


6/MP/2013

 

06-06-2013

08-06-2013


283/MP/2012

 

06-06-2013

08-06-2013


114/MP/2013

 

06-06-2013

08-06-2013


95/MP/2013

 

28-05-2013

08-06-2013


63/MP/2013

 

28-05-2013

08-06-2013


3/RP/2013

 

28-05-2013

08-06-2013


62/MP/2013

 

28-05-2013

08-06-2013


94/MP/2013

 

28-05-2013

08-06-2013


1/RP/2013

 

23-05-2013

07-06-2013


93/MP/2013 96/MP/2013

 

28-05-2013

03-06-2013


77/GT/2013

 

23-05-2013

29-05-2013


6/MP/2013

 

23-05-2013

28-05-2013


78/MP/2013

 

23-05-2013

28-05-2013


19/MP/2013 20/MP/2013

 

23-05-2013

28-05-2013


30/MP/2013

 

21-05-2013

28-05-2013


74/MP/2013

 

21-05-2013

28-05-2013


65/MP/2013

 

21-05-2013

28-05-2013


151/MP/2012

 

21-05-2013

28-05-2013


160/GT/2012 with I.A.No.49/2012

 

16-05-2013

21-05-2013


14/MP/2013 21/MP/2013

 

09-05-2013

17-05-2013


75/MP/2013

 

09-05-2013

17-05-2013


85/MP/2013

 

09-05-2013

17-05-2013


6/MP/2013

 

09-05-2013

16-05-2013


221/MP/2012 263/MP/2012

 

09-04-2013

06-05-2013


221/MP/2012 263/MP/2012

 

09-04-2013

06-05-2013


221/MP/2012 263/MP/2012

 

09-04-2013

06-05-2013


221/MP/2012 263/MP/2012

 

09-04-2013

06-05-2013


23/GT/2013

 

11-04-2013

06-05-2013


6/MP/2013

 

16-04-2013

03-05-2013


14/MP/2013

 

16-04-2013

02-05-2013


21/MP/2013

 

16-04-2013

02-05-2013


167/SM/2012

 

23-04-2013

01-05-2013


240/MP/2012

 

23-04-2013

01-05-2013


253/MP/2012

 

23-04-2013

01-05-2013


249/MP/2012

 

07-03-2013

01-05-2013


160/GT/2012 with I.A.No.49/2012

 

26-03-2013

01-05-2013

142/MP/2012

23-04-2013

30-04-2013

25/TT/2011

04-04-2013

30-04-2013

160/GT/2012

09-04-2013

26-04-2013

57/TT/2012

01-04-2013

23-04-2013

246/MP/2012

02-04-2013

23-04-2013

129/MP/2012

09-04-2013

23-04-2013

52/MP/2013

11-04-2013

23-04-2013

257/MP/2012

09-04-2013

23-04-2013

5/MP/2013

11-04-2013

22-04-2013

193/MP/2012

09-04-2013

16-04-2013

10/RC/2013

09-04-2013

16-04-2013

27/GT/2013

04-04-2013

12-04-2013

26/GT/2013

04-04-2013

12-04-2013

268/GT/2012 269/GT/2012 270/GT/2012 271/GT/2012 272/GT/2012 273/GT/2012 274/GT/2012 275/GT/2012 276/GT/2012

02-04-2013

11-04-2013

253/MP/2012

02-04-2013

10-04-2013

19/MP/2013 20/MP/2013

02-04-2013

10-04-2013

240/MP/2012

26-03-2013

10-04-2013

78/2001

26-03-2013

10-04-2013

30/MP/2013

04-04-2013

10-04-2013

104/TT/2012

02-04-2013

10-04-2013

265/MP/2012

05-03-2013

10-04-2013

28/GT/2013

19-03-2013

26-03-2013


268/GT/2012
269/GT/2012
270/GT/2012
271/GT/2012
272/GT/2012
273/GT/2012
274/GT/2012
275/GT/2012
276/GT/2012

21-03-2013

26-03-2013

25/GT/2013

19-03-2013

25-03-2013

170/TL/2012

19-03-2013

25-03-2013


277/MP/2012
278/MP/2012
279/MP/2012
280/MP/2012
281/MP/2012
282/MP/2012

19-03-2013

25-03-2013

160/GT/2012 12/MP/2013

19-03-2013

22-03-2013

78/2001

21-03-2013

22-03-2013

14/MP/2013

14-03-2013

19-03-2013

19/MP/2013

12-03-2013

19-03-2013

4/MP/2012

07-03-2013

19-03-2013

06/MP/2013

14-03-2013

19-03-2013

18/GT/2013

05-03-2013

19-03-2013

17/GT/2013

05-03-2013

19-03-2013

16/GT/2013

05-03-2013

19-03-2013

73/TT/2011

20-02-2013

18-03-2013

167/SM/2012

20-02-2013

16-03-2013

253/MP/2012
12-03-2013 16-03-2013

169/2011
12-03-2013 16-03-2013

104/TT/2012
12-03-2013 14-03-2013

151/MP/2012
12-03-2013 14-03-2013

28/GT/2011
05-03-2013 14-03-2013

22/MP/2013
28-02-2013 13-03-2013

259/2010
07-03-2013 12-03-2013

255/MP/2012
07-03-2013 12-03-2013

08/MP/2013
07-03-2013 12-03-2013

283/MP/2012
07-03-2013 12-03-2013

4/MP/2012
07-03-2013 12-03-2013

258/MP/2013
26-02-2013 12-03-2013

263/MP/2012
14-02-2013 06-03-2013

78/2001
26-02-2013 06-03-2013

212/2010
19-02-2013 06-03-2013

221/MP/2012
14-02-2013 04-03-2013

15/MP/2013
28-02-2013 04-03-2013

170/TL/2012
26-02-2013 04-03-2013

227/MP/2012
26-02-2013 04-03-2013

257/MP/2012
19-02-2013 04-03-2013

23/GT/2013
21-02-2013 04-03-2013

155/MP/2012
12-02-2013 28-02-2013

155/MP/2012
07-02-2013 28-02-2013

155/MP/2012
06-02-2013 28-02-2013

240/MP/2012
26-02-2013 28-02-2013

1/MP/2013
21-02-2013 28-02-2013

193/MP/2012
12-02-2013 28-02-2013

75/TT/2012
12-02-2013 26-02-2013

4/MP/2012
14-02-2013 26-02-2013

8/MP/2013
19-02-2013 26-02-2013

188/SM/2012
20-02-2013 26-02-2013

259/2010
21-02-2013 26-02-2013

10/RC/2013
19-02-2013 26-02-2013

259/MP/2012
21-02-2013 26-02-2013

246/MP/2012
21-02-2013 26-02-2013

140/MP/2012
19-02-2013 26-02-2013

267/2010
14-02-2013 26-02-2013

151/MP/2012
12-02-2013 20-02-2013

159/MP/2012
30-01-2013 15-02-2013

2/MP/2013
07-02-2013 15-02-2013

244/MP/2012
07-02-2013 14-02-2013

3/GT/2013
07-02-2013 14-02-2013

248/GT/2012
07-02-2013 14-02-2013

245/MP/2012
17-01-2013 14-02-2013

268/GT/2012
05-02-2013 13-02-2013

169/MP/2011
07-02-2013 13-02-2013

25/TT/2011
07-02-2013 13-02-2013

162/MP/2011
29-01-2013 12-02-2013

71/TT/2012
29-01-2013 11-02-2013

06/MP/2013
30-01-2013 11-02-2013

77/TT/2012
15-01-2013 11-02-2013

166/MP/2012
22-01-2013 08-02-2013

246/MP/2012
31-01-2013 08-02-2013

283/MP/2012
30-01-2013 07-02-2013

220/MP/2011
22-01-2013 07-02-2013

160/GT/2012
31-01-2013 07-02-2013

227/MP/2012
10-01-2013 06-02-2013

170/TL/2012
31-01-2013 06-02-2013

167/SM/2012
10-01-2013 31-01-2013

261/MP/2012
15-01-2013 30-01-2013

212/2010
15-01-2013 30-01-2013

220/MP/2012
22-01-2013 29-01-2013

188/SM/2012
17-01-2013 29-01-2013

155/MP/2012
17-01-2013 29-01-2013

204/TT/2012
22-01-2013 29-01-2013

218/MP/2012
22-01-2013 28-01-2013

260/MP/2012
22-01-2013 28-01-2013

277/MP/2012
22-01-2013 28-01-2013

221/MP/2012
15-01-2013 28-01-2013

240/MP/2012
15-01-2013 23-01-2013

193/MP/2012
17-01-2013 22-01-2013

259/MP/2012
17-01-2013 22-01-2013

189/MP/2012
15-01-2013 22-01-2013

267/SM/2012
15-01-2013 21-01-2013

239/2010
08-12-2013 16-01-2013

244/MP/2012
13-12-2013 16-01-2013

169/MP/2011
10-01-2013 16-01-2013

163/MP/2012
10-01-2013 15-01-2013

265/MP/2012
10-01-2013 15-01-2013

170/TL/2012
10-01-2013 15-01-2013

258/MP/2012
10-01-2013 15-01-2013

151/MP/2012
08-01-2013 11-01-2013

137/MP/2011
11-12-2012 11-01-2013

229/GT/2012
03-01-2013 11-01-2013

45/2010
03-01-2013 10-01-2013

159/MP/2012
20-12-2012 09-01-2013

159/MP/2012
11-12-2012 08-01-2013

155/MP/2012
03-01-2013 08-01-2013

25/TT/2011
03-01-2013 08-01-2013

162/MP/2011
20-12-2012 02-01-2013

221/MP/2012
20-12-2012 02-01-2013

188/SM/2012
20-12-2012 02-01-2013

253/MP/2012
20-12-2012 01-01-2013

22/RP/2012
18-12-2012 01-01-2013

220/MP/2012
20-11-2012 27-12-2012

255/MP/2012
18-12-2012 27-12-2012

152/MP/2012
18-12-2012 26-12-2012

137/MP/2011
11-12-2012 26-12-2012

267/2010
18-12-2012 26-12-2012

189/MP/2012
18-12-2012 21-12-2012

249/MP/2012
13-12-2012 21-12-2012

193/MP/2012
11-12-2012 21-12-2012

166/MP/2012
11-12-2012 21-12-2012

250/MP/2012
13-12-2012 20-12-2012

165/MP/2012
with
I.A.41/2012
11-12-2012 18-12-2012

45/2010
11-12-2012 18-12-2012

239/2010
11-12-2012 17-12-2012

212/2010
22-11-2012 14-12-2012

203/TT/2012
06-12-2012 14-12-2012

183/TT/2011
06-12-2012 14-12-2012

25/TT/2011
06-12-2012 14-12-2012

I.A.53/2012
In
P.No.155/MP/2012,
R.P.26/2012
In
P.No.155/MP/2012
04-12-2012 14-12-2012

159/MP/2012
04-12-2012 13-12-2012

238/2012
(Suo-motu)
20-11-2012 13-12-2012

167/SM/2012
27-11-2012 11-12-2012

245/MP/2012
27-11-2012 11-12-2012

244/MP/2012
22-11-2012 11-12-2012

246/MP/2012
06-12-2012 11-12-2012

218/MP/2012
06-12-2012 11-12-2012

4/MP/2012 with I.A.No. 3/2012
06-12-2012 11-12-2012

227/MP/2012
06-12-2012 11-12-2012

189/MP/2012
06-12-2012 11-12-2012

240/MP/2012 with I.A. No.52/2012
22-11-2012 11-12-2012

83/TT/2012
22-11-2012 05-12-2012

269/2009
22-11-2012 05-12-2012

152/MP/2012
22-11-2012 05-12-2012

241/MP/2012
27-11-2012 05-12-2012

147/TT/2011
27-11-2012 05-12-2012

7/RP/2012
In
P.No.136/2010
22-11-2012 05-12-2012

216/PX/2011
27-11-2012 04-12-2012

248/GT/2012
27-11-2012 04-12-2012

163/MP/2012
27-11-2012 04-12-2012

13/RP/2012
22-11-2012 04-12-2012

229/GT/2012
27-11-2012 04-12-2012

151/MP/2012
22-11-2012 29-11-2012

221/MP/2012
20-11-2012 29-11-2012

227/MP/2012
228/MP/2012
20-11-2012 26-11-2012

244/MP/2012
20-11-2012 23-11-2012

239/2010
11-10-2012 20-11-2012

44/TL/2012
8-11-2012 20-11-2012

162/MP/2011
8-11-2012 19-11-2012

Petition No. 45/2010
8-11-2012 16-11-2012

Petition No. 17/RP/2012
6-11-2012 15-11-2012

Petition No. 91/2004
6-11-2012 15-11-2012

Petition No. 83/TT/2012
8-11-2012 15-11-2012

Petition No. 155/MP/2012 with IA No. 53/2012
6-11-2012 12-11-2012

Petition No. 25/TT/2011
30-10-2012 12-11-2012

108/TT/2012
30-10-2012 09-11-2012

13/RP/2012
23-10-2012 05-11-2012

163/MP/2012
30-10-2012 05-11-2012

244/MP/2012
30-10-2012 05-11-2012

131/MP/2012
30-10-2012 05-11-2012

230/MP/2012
18-10-2012 01-11-2012
Recent Orders
Pet. No.
Subject
Date of Order
Date of posting Order on website

150/MP/2012

02-07-2013

02-07-2013

280/2010

02-07-2013

02-07-2013

L-1/44/2010-CERC

29-06-2013

29-06-2013

113/TT/2012

26-06-2013

27-06-2013

Petition No.17/RP/2011 in Petition No.231/2009

25-06-2013

26-06-2013

71/TT/2012

24-06-2013

26-06-2013

182/TT/2011

26-06-2013

26-06-2013

73/TT/2011

24-06-2013

25-06-2013

L-1/44/2010-CERC

24-06-2013

24-06-2013

72/TT/2011

21-06-2013

21-06-2013

83/TT/2012

21-06-2013

21-06-2013

121/TL/2012

20-06-2013

21-06-2013

85/MP/2013

20-06-2013

20-06-2013

143/MP/2012

20-06-2013

20-06-2013

Petition No. 24/RP/2012 in Petition No. 222/2009

19-06-2013

19-06-2013

234/2010 55/MP/2013

07-06-2013

12-06-2013

120/TT/2013

11-06-2013

12-06-2013

No.L-7/129/CERC-2013

07-06-2013

10-06-2013

7/RP/2011 & 144/MP/2011

07-06-2013

10-06-2013

29/2011

08-06-2013

08-06-2013

278/2010

08-06-2013

08-06-2013

123/TL/2012

08-06-2013

08-06-2013

44/TL/2012

08-06-2013 & 14-06-2013

08-06-2013 & 14-06-2013

118/ MP/ 2012

08-06-2013 & 14-06-2013

08-06-2013 & 14-06-2013

Interlocutory Applications No 10/2011 & 57/2012 In Petition No. 239/2010

08-06-2013

08-06-2013
189/MP/2012with IA No. 47 of 2012

08-06-2013

08-06-2013

274/2010

08-06-2013

08-06-2013

91/2004

08-06-2013

08-06-2013

90/RC/2013

08-06-2013

08-06-2013

52/MP/2013

08-06-2013

08-06-2013

245/MP/2012

08-06-2013

08-06-2013

241/2009

07-06-2013

08-06-2013

212/2010

07-06-2013

08-06-2013

13/RP/2012

07-06-2013

08-06-2013

6/RP/2011

07-06-2013

08-06-2013

108/TT/2013 113/TT/2013
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 2009 for determination of Transmission Tariff for (I) Bay extension at 765 kV Satna SS along with Line Reactor in Sasan#2 Line Bay of 765 kV S/C Sasan-Satna Ckt#2 (DOCO: 1.4.2013) (II) 765kV S/C Sasan-Satna Ckt#2 TL Portion only along with PLCC Equipments at both ends (Ant. DOCO: 1.5.2013) (III) 765kV, 240 MVAR (3*80MVAR) Bus Reactor at BINA SS along with associated bays of 765kV (Ant. DOCO 1.9.2013) (IV) 765kV, 240MVAR (3*80MVAR) Bus Reactor at Gwalior SS along with associated bays of 765kV (Ant. DOCO: 1.7.2013) (V) 765kV, 4*80MVAR Bus Reactor at Indore & 400kV, 63MVAR Bus Reactor at Indore SS (Ant. DOCO: 1.10.2013) (VI) 765/400kV, Indore Sub Station (New) including (a) Bay extension at Indore to facilitate charging of Bina (PG)-Indore (PG) TL at 765kV level (initially charged at 400kV on 1.4.2012) along with 3*80MVAR Line Reactor at Indore SS, (b) Bay Extension at Indore (PG) for direct connection of Indore (MPPTCL)-Indore (PG) 400kV D/C Tr. Line (initially made direct interconnection under interim contingency scheme) & (c) 765/400kV ICT#1 (3*500MVA) along with 765kV & 400kV bays (Ant. DOCO: 1.7.2013) (VII) 765/400kV ICT#2 (4*500MVA) along with 765kV & 400kV Isolator bays at Indore SS (Ant. DOCO: 1.9.2013) under Sasan UMPP TS in Western Region. Power Grid Corporation of India Limited, Gurgaon.

06-06-2013

06-06-2013

109/TT/2013 110/TT/2013 111/TT/2013

06-06-2013

06-06-2013

105/TT/2013

05-06-2013

05-06-2013

101/TT/2013

05-06-2013

05-06-2013

38/GT/2013

29-05-2013

29-05-2013

229/2010

29-05-2013

29-05-2013

103/RC/2013

29-05-2013

29-05-2013

97/TT/2013 98/TT/2013 100/TT/2013

29-05-2013

29-05-2013

102/TT/2013

29-05-2013

29-05-2013

261/MP/2012

28-05-2013

28-05-2013

269/2009

28-05-2013

28-05-2013

56/SM/2013

28-05-2013

28-05-2013

172/SM/2012

28-05-2013

28-05-2013

180/2010

23-05-2013

27-05-2013

81/TT/2011

23-05-2013

23-05-2013

150/TT/2011

09-05-2013

22-05-2013

227/MP/2012

20-05-2013

22-05-2013

1/MP/2013

21-05-2013

21-05-2013

66/MP/2013

20-05-2013

20-05-2013

7/RP/2012 In Petition No.136/2010

09-05-2013

13-05-2013

2/RP/2012 In Miscellaneous Petition No. 126/MP/2011

09-05-2013

13-05-2013

248/GT/2012

09-05-2013

13-05-2013

228/MP/2012

09-05-2013

10-05-2013

192/TDL/2012

30-04-2013

10-05-2013

Petition No. 122/2012 With I.A. No. 8/2013

09-05-2013

10-05-2013

14/MP/2011 with IA No 21/2011

09-05-2013

10-05-2013

272/2010

08-05-2013

09-05-2013

Petition No. 121/TL/2012 With I.A.No. 5/2013

09-05-2013

09-05-2013

169/MP/2011

09-05-2013

09-05-2013

4/MP/2012

09-05-2013

09-05-2013

Review Petition No. 21/RP/2011

09-05-2013

09-05-2013

Review Petition No. 10/RP/2012 in Petition No. 35/2012

09-05-2013

09-05-2013

170/ MP/2011

09-05-2013

09-05-2013

203/TT/2012

09-05-2013

09-05-2013

204/TT/2012

09-05-2013

09-05-2013

Petition No 127/2012 With I.A. No.9/2013 and Petition No. 128/2012 With I.A.No.6/2013

09-05-2013

09-05-2013

156/MP/2012

09-05-2013

09-05-2013

163/MP/2012

09-05-2013

09-05-2013

147/TT/2011

09-05-2013

09-05-2013

02/TT/2011 57/TT/2011

09-05-2013

09-05-2013

103/TT/2011

09-05-2013

09-05-2013

162/MP/2011

08-05-2013

09-05-2013

211/MP/2012

07-05-2013

08-05-2013

I.A.No. 12/2013 in Petition No. 66/MP/2013

07-05-2013

07-05-2013

260/MP/2012

06-05-2013

06-05-2013

47/MP/2012 49/MP/2012 50/MP/2012 51/MP/2012 52/MP/2012

03-05-2013

03-05-2013

24/MP/2013

02-05-2013

03-05-2013

Review Petition No. 19/2012 in Petition No.245/2009

03-05-2013

03-05-2013

301/2009

02-05-2013

02-05-2013

Review Petition No. 21/2012 in Petition No. 224/2009

01-05-2013

02-05-2013

105/TT/2011
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 2009 for determination of transmission tariff of Asset I: 400 kV D/C Mundra-Bachchau (Triple Snowbird) transmission line along with associated bays at Bachchau sub-station (extension), Asset-II: New 400/220 kV Bachchau sub-station (Gujarat) and 1x63 MVAR Bus Reactor at Bachchau sub-station (New) along with associated bays; Asset-III: 400/220 kV ICT-I at Bachchau sub-station along with associated 400 kV and 220 kV lines bays; (iv) Asset-IV: Combined Asset of 400/220 kV ICT-I at Bachchau sub-station along with associated 400 kV and 220 kV bays and 400/220 kV ICT-II at Bachchau sub-station along with associated 400 kV and 220 kV bays under ATS for Mundra (4000 MW) UMPP for the period from date of commercial operation to 31.3.2014. Power Grid Corporation of India Limited, Gurgaon.

02-05-2013

02-05-2013

161/MP/2012 162/MP/2012 164/MP/2012

01-05-2013

01-05-2013

196/2011

01-05-2013

01-05-2013

165/MP/2012

01-05-2013

01-05-2013

180/SM/2012

30-04-2013

01-05-2013

153/MP/2012

30-04-2013

01-05-2013

160/TT/2011

30-04-2013

01-05-2013

56/TT/2011
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 2009 for (i) 400 kV D/C Pirana-Dehgam TL along with associated bays at Pirana and Dehgam sub-station and 400/220 kV Pirana sub-station (New) (anticipated date of commercial operation :1.3.2011) (ii) ICT-I (1X315 MVA) 400/220 kV at Pirana sub-station alongwith associated bays (anticipated date of commercial operation: 1.3.2011) (iii) Combined Assets of ICT-I (1X315 MVA) 400/220 kV at Pirana sub-station alongwith associated bays (anticipated date of commercial operation: 1.3.2011) and ICT-II (1X315 MVA) 400/220 kV at Pirana sub-station alongwith associated bays (anticipated date of commercial operation: 1.4.2011) (Notional date of commercial operation 1.4.2011) (iv) Combined Assets of Bina Bay Extension with 1X315 MVA ICT alongwith associated 400 kV and 220 kV Bays (date of commercial operation 1.11.2010) and 400/220 kV Gwalior (extension) sub-station with 1X315 MVA ICT along with associated 400/220 kV Bays (anticipated date of commercial operation: 1.4.2011) (Notional date of commercial operation 1.4.2011) under WRSS VI scheme in Western Region for tariff block 2009-14 period.Power Grid Corporation of India Ltd., Gurgaon.

30-04-2013

30-04-2013

Review Petition No. 15/2012 in Petition No. 270/2009

29-04-2013

30-04-2013

Review Petition No. 13/2011 in Petition No. 9/MP/2011

29-04-2013

30-04-2013

125/ MP/2011

26-04-2013

26-04-2013

15/Suo-Motu/2012

25-04-2013

25-04-2013

33/TT/2011

25-04-2013

25-04-2013

279/2010

22-04-2013

23-04-2013

54/TT/2013
18-03-2013 19-03-2013

22/2012

22-04-2013

22-04-2013

137/MP/2011

22-04-2013

22-04-2013

67/SM/2013

22-04-2013

22-04-2013

154/2012(SM)

22-04-2013

22-04-2013

318/2010

22-04-2013

22-04-2013

7/TT/2011
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 2009 for determination of transmission tariff for tariff block 2009-14 for (i) Combined assets of (Asset-I) 220/132kV, 100 MVA ICT-I at Sitarganj alongwith associated bays (date of commercial operation-1.8.2009), (Asset-II) 220/132kV, 100 MVA ICT-I at Pithoragarh alongwith associated bays (date of commercial operation-1.9.2010) and (Asset-III) 220/132kV, 100 MVA ICT-II at Pithoragarh alongwith associated bays (date of commercial operation-1.12.2010) and (ii) (Asset-IV) LILO of one ckt of Dhauliganga- Bareilly at Pithoragarh with associated bays (date of commercial operation-1.8.2010) under system strengthening in Uttaranchal in Northern Region.Power Grid Corporation of India Limited, Gurgaon.

22-04-2013

22-04-2013

1/GT/2013

16-04-2013

17-04-2013

250/2010

16-04-2013

17-04-2013

Review Petition No. 23/2012

15-04-2013

16-04-2013

159/MP/2012

15-04-2013

15-04-2013

02/MP/2013

10-04-2013

10-04-2013

96/TT/2011

10-04-2013

10-04-2013

254/RC/2012

10-04-2013

10-04-2013

16/RP/2012

09-04-2013

10-04-2013

8/2010

04-04-2013

05-04-2013

70/GT/2013

05-04-2013

05-04-2013

69/GT/2013

05-04-2013

05-04-2013

192/TDL/2012

03-04-2013

03-04-2013

145/2009

03-04-2013

03-04-2013

24/TT/2011

02-04-2013

03-04-2013

Review Petition No. 17/RP/2012

02-04-2013

03-04-2013

Review Petition No. 12/RP/2012

02-04-2013

03-04-2013

Corrigendum in Petition No.184/2009

02-04-2013

03-04-2013

155/MP/2012
02-04-2013 02-04-2013

3/GT/2013

01-04-2013

02-04-2013

57/TT/2013

25-03-2013

02-04-2013

60 /TT/2013

25-03-2013

02-04-2013

61 /TT/2013

25-03-2013

02-04-2013

L-1/44/2010-CERC

28-03-2013

28-03-2013

58/TT/2013

25-03-2013

28-03-2013

L-1/44/2010-CERC

25-03-2013

25-03-2013

7/MP/2013
22-03-2013 25-03-2013

229/GT/2012
25-03-2013 25-03-2013

48/TT/2013
18-03-2013 19-03-2013

53/TT/2013
18-03-2013 19-03-2013

50/TT/2013
18-03-2013 19-03-2013

46/TT/2013
18-03-2013 19-03-2013

47/TT/2013
18-03-2013 19-03-2013

39/TT/2013
18-03-2013 19-03-2013

45/TT/2013 44/TT/2013
Approval of date of commercial operation under Regulation-3 (12) (c) of Central Electricity Regulatory Commission (Terms and Conditions of tariff) Regulations, 2009 and Regulation-24 and 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations 1999 for determination of transmission Tariff from the date of commercial operation to 31.3.2014 for 400 kV D/C Balipara- Bongaigaon (Quad) transmission line along with 2 Nos 63 MVAR line reactors at both end and 30% FSC at Balipara S/S (anticipated date of commercial operation 1.4.2013) and 80 MVAR, 420 kV bus reactor at Bonaigaon S/S under transmission system at Bonaigaon S/S along with associated bays (anticipated date of commercial operation1.4.2013) under North east/North Western Interconnector I and transmission system of Kameng Hydro-Electric Project for tariff block 2009-14 period in North Eastern Region.Power Grid Corporation of India Limited, Gurgaon.
18-03-2013 19-03-2013

35/TT/2013 36/TT/2013 34/TT/2013 38/TT/2013 31/TT/2013 37/TT/2013 32/TT/2013 33/TT/2013
18-03-2013 19-03-2013

Petition No.56/SM/2013
13-03-2013 19-03-2013

49/TT/2013 51/TT/2013
13-03-2013 19-03-2013

237/SM/ 2012
18-03-2013 18-03-2013

Review Petition No. 28/2012
15-03-2013 18-03-2013

179/SM/2012
14-03-2013 14-03-2013

181/SM/2012
14-03-2013 14-03-2013

12/MP/2013 With I.A.No. 3/2013
12-03-2013 13-03-2013

15/Suo-Motu/2012
06-03-2013 13-03-2013

188/TT/2011
12-03-2013 13-03-2013

190/TT/2011
11-03-2013 12-03-2013

116/TDL/2012
11-03-2013 11-03-2013

323/2010
04-03-2013 04-03-2013

310/2010
01-03-2013 04-03-2013

72/2010
20-02-2013 04-03-2013

243/SM/2012
28-02-2013 01-03-2013

242/SM//2012
28-02-2013 01-03-2013

11/RC/2013
28-02-2013 28-02-2013

195/2009
26-02-2013 27-02-2013

135/TT/2012
25-02-2013 27-02-2013

4/MP/2013
26-02-2013 26-02-2013

241/MP/2012
25-02-2013 26-02-2013

183/2009
20-02-2013 20-02-2013

262/SM/2012
15-02-2013 15-02-2013

266/SM/2012
11-02-2013 14-02-2013

238/SM/2012
13-11-2013 13-02-2013

189/TT/2011
08-02-2013 13-02-2013

11/RP/2012
08-02-2013 11-02-2013

18/RP/2012
08-02-2013 11-02-2013

230/MP/2012
08-02-2013 11-02-2013

63/2010
08-02-2013 08-02-2013

223/TDL/2012
08-02-2013 08-02-2013

116/TDL/2012
08-02-2013 08-02-2013

305/2010
07-02-2013 07-02-2013

170/MP/2011
06-02-2013 06-02-2013

133/ MP/2012
31-01-2013 01-02-2013

43/MP/2012
31-01-2013 31-01-2013

251/MP/2012
29-01-2013 30-01-2013

118/MP/2012
22-01-2013 24-01-2013

259/2010
18-01-2013 21-01-2013

123/TL/2012
16-01-2013 18-01-2013

44/TL/2012
18-01-2013 18-01-2013

209/2011
16-01-2013 16-01-2013

Review Petition No. 26/2012
16-01-2013 16-01-2013

27/2011
16-01-2013 16-01-2013

216/PX/2011
16-01-2013 16-01-2013

237/SM/2012
15-01-2013 16-01-2013

33/MP/2012
08-01-2013 15-01-2013

239/SM/2012
14-01-2013 15-01-2013

234/SM/2012
15-01-2013 15-01-2013

249/MP/2012
14-01-2013 14-01-2013

256/RC/2012
11-01-2013 11-01-2013

172/SM/2012
11-01-2013 11-01-2013

178/SM/2012
11-01-2013 11-01-2013

181/2011
10-01-2013 11-01-2013

223/TDL/2012
26-12-2012 09-01-2013

247/RC/2012
09-01-2013 09-01-2013

25/2012
08-01-2013 09-01-2013

252/RC/2012
08-01-2013 08-01-2013

38/MP/2012
07-01-2013 08-01-2013

94/TT/2011
02-01-2013 08-01-2013

101/MP/2010
01-01-2013 02-01-2013

55/MP/2012
02-01-2013 02-01-2013

I.A.No.15/2012
In
P.No.23/GT/2011
31-12-2012 01-01-2013

209/MP/2012
31-12-2012 31-12-2012

(Suo-motu)
191/2011
31-12-2012 31-12-2012

175/MP/2012
28-12-2012 28-12-2012

138/MP/2012
with
I.A.26/2012
26-12-2012 27-12-2012

233/SM/2012
26-12-2012 27-12-2012

223/TDL/2012
26-12-2012 27-12-2012

68/GT/2012
24-12-2012 26-12-2012

56/GT/2012
24-12-2012 26-12-2012

63/2010
24-12-2012 26-12-2012

124/MP/2012
24-12-2012 26-12-2012

235/SM/2012
24-12-2012 26-12-2012

(Suo motu)
186/2012
21-12-2012 21-12-2012

160/GT/2012
24-12-2012 24-12-2012

(Suo motu)
185/2012
21-12-2012 21-12-2012

(Suo motu)
184/2012
21-12-2012 21-12-2012

(Suo motu)
183/2012
21-12-2012 21-12-2012

(Suo motu)
182/2012
21-12-2012 21-12-2012

266/SM/2012
19-12-2012 20-12-2012

267/SM/2012
20-12-2012 20-12-2012

163/2008
19-12-2012 20-12-2012

226/MP/2011
18-12-2012 20-12-2012

190/MP/2012
18-12-2012 18-12-2012

P.No.188/SM/2012
with
I.A.48/2012
and
50/2012
17-12-2012 17-12-2012

141/ MP/2012
13-12-2012 14-12-2012

18/2011
10-12-2012 11-12-2012

3/2011
10-12-2012 11-12-2012

23/2011 In Petition No. 58/2011
11-12-2012 11-12-2012

92/TT/2011
16-12-2012 11-12-2012

262/SM/2012
11-12-2012 11-12-2012

201/MP/2011
11-12-2012 11-12-2012

239/SM/2012
05-12-2012 11-12-2012

259/MP/2012
07-12-2012 07-12-2012

5/MP/2012
05-12-2012 05-12-2012

237/SM/2012
05-12-2012 05-12-2012

234/SM/2012
05-12-2012 05-12-2012

144/TDL/2012
05-12-2012 05-12-2012

208/MP/2012
05-12-2012 05-12-2012

L-1/44/2010-
CERC
30-11-2012 30-11-2012

210/MP/2012
29-11-2012 30-11-2012

236/SM/2012
27-11-2012 27-11-2012

233/SM/2012
27-11-2012 27-11-2012

232/SM/2012
27-11-2012 27-11-2012


20-11-2012 22-11-2012

235/SM/2012
06-11-2012 22-11-2012

155/2008
20-11-2012 20-11-2012

92/TT/2011
16-11-2012 19-11-2012

132/MP/2012
19-11-2012 19-11-2012

126/MP/2012
19-11-2012 19-11-2012

140/MP/2012
and
IA No.36/2012
19-11-2012 19-11-2012

1/MP/2012
19-11-2012 19-11-2012

19/TT/2011
19-11-2012 19-11-2012

Suo-Motu
167/2012
16-11-2012 16-11-2012

20/2012
In
221/2009
14-11-2012 15-11-2012

22/2012
In
261/2009
14-11-2012 15-11-2012

128/ 2011
14-11-2012 14-11-2012

I.A.51/2012
In
149/MP/2012
09-11-2012 09-11-2012

(Suo-motu)
40/2012
05-11-2012 05-11-2012

172/SM/2012
05-11-2012 05-11-2012

117/MP/2012
02-11-2012 02-11-2012