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                                                  Orders - 2018


Pet. No.
Subject
Date of Order
Date of posting Order on website
Category


94/TL/2018

04.06.2018

14.06.2018 Licensing


Review Petition No. 12/RP/2018 in Petition No.203/MP/2015

12.06.2018

13.06.2018 Review


3/SM/2018

12.06.2018

13.06.2018 Misc


198/TT/2017

Determination of transmission tariff for Asset-I: ±800 kV 3000 MW HVDC Pole-III and LILO of Bishwanath Chariali - Agra HVDC line for parallel operation of the HVDC station at Alipurduar, Asset-II: ±800 kV 3000 MW HVDC Pole-IV along with Earth electrode station and Earth Electrode line at Alipurduar and Agra end, Asset-III:LILO of Bongaigaon-Siliguri 400 kV D/C line (quad) along with associated bays at Alipurduar, Asset-IV:LILO of Birpara-Salakati 220 kV D/C line along with associated bays at new pooling station in Alipurduar, Asset-V:1x315 MVA 400/220 kV, ICT-I at Alipurduar, Asset-VI:1x315 MVA 400/220 kV ICT-II at Alipurduar, Asset-VII:1x125 MVAr 400 kV bus reactor-I at Alipurduar and Asset-VIII:1x125 MVAr 400 kV bus reactor-II at Alipurduar from COD to 31.3.2019 under the transmission system associated with “Transmission System for development of pooling station in Northern part of West Bengal and transfer of power from Bhutan to NR/WR”. Power Grid Corporation of India Limited.

13.06.2018

13.06.2018 Transmission


111/TT/2017

12.06.2018

13.06.2018 Transmission


Petition No. 39/RP/2017 in Petition No. 146/GT/2015

12.06.2018

13.06.2018 Review


176/MP/2018

11.06.2018

13.06.2018 Misc


Review Petition No. 2/RP/2018 in Petition No. 87/TT/2017

12.06.2018

12.06.2018 Review


Petition No. 10/RP/2018 in Petition No. 39/TT/2015

12.06.2018

12.06.2018 Review


Review Petition No. 11/RP/2018 in Petition No. 88/TT/2017

12.06.2018

12.06.2018 Review


Petition No. 8/RP/2018 in Petition No. 55/TT/2017

12.06.2018

12.06.2018 Review


43/IA/2018 in 102/TT/2018

11.06.2018

11.06.2018 Transmission


219/TD/2017

06.06.2018

11.06.2018 Trading


48/TD/2018

06.06.2018

11.06.2018 Trading


235/MP/2017

Application for seeking approval under Sections 17 (3) and (4) of the Electricity Act, 2003 for creation of security interest by Darbhanga-Motihari Transmission Company Ltd. in favour of IDBI Trusteeship Services Ltd. as Security Trustee, acting on behalf of IDFC Bank Ltd., over all rights, title and interest of the Petitioner-I, both present & future, over and in respect of (i) all the movable and immovable assets of the Petitioner-I including all movable and immovable assets of the utility to be established by the Petitioner-I that constitute the Project; (ii) the Transmission Service Agreement executed by the Petitioner-I in the month of August, 2013; (iii) the transmission license dated May 30, 2014 for the development of transmission system under Eastern Region System Strengthening Scheme-VI; and (iv) all the Project documents as well as the cash flows, receivables, bank accounts, clearance(s), notifications, Government approvals, orders, both present and future and including but not limited to any amendments, supplements to the existing project documents etc., under the project, pursuant to the refinancing of the original project lenders of the Petitioner through the loans availed from the Lender. Darbhanga-Motihari Transmission Company Limited.

06.06.2018

11.06.2018 Misc


137/TT/2018

11.06.2018

11.06.2018 Transmission


305/MP/2015

06.06.2018

11.06.2018 Misc


103/TT/2018

06.06.2018

06.06.2018 Transmission


No.L-1/44/2010-CERC

05.06.2018

05.06.2018 Misc


211/MP/2017

05.06.2018

05.06.2018 Misc


99/MP/2017

31.05.2018

04.06.2018 Misc


146/MP/2018

01.06.2018

01.06.2018 Misc


170/MP/2016

31.05.2018

01.06.2018 Misc


Petition No. 97/MP/2017 & I.A. No. 21 of 2018

31.05.2018

01.06.2018 Misc


Petition No.190/MP/2016 With I.A. No. 62 of 2016

31.05.2018

01.06.2018 Misc


Petition No. 15/RP/2018 in Petition No. 98/TT/2016

31.05.2018

31.05.2018 Review


146/MP/2017

28.05.2018

30.05.2018 Misc


5/RP/2018 in 70/TT/2017

29.05.2018

30.05.2018 Misc


196/GT/2016

30.05.2018

30.05.2018 Generation


Petition No. 203/TT/2016

28.05.2018

29.05.2018 Transmission


Review Petition No. 44/RP/2017 in Petition No. 103/MP/2017 Alongwith I.A. No. 74/2017

21.05.2018

24.05.2018 Review


-

23.05.2018

23.05.2018 Misc


84/MP/2018

18.05.2018

18.05.2018 Misc


Petition No. 16/RP/2018 In Petition No. 152/GT/2015

16.05.2018

17.05.2018 Review


150/MP/2016

16.05.2018

17.05.2018 Misc


6/SM/2018

15.05.2018

16.05.2018 Misc


19/MP/2017

15.05.2018

15.05.2018 Misc


108/TT/2016

15.05.2018

15.05.2018 Transmission


222/TT/2016

14.05.2018

15.05.2018 Transmission


3/RP/2018

11.05.2018

14.05.2018 Review


I.A. No.83/IA/2017 in 46/RP/2017

10.05.2018

10.05.2018 Review


12/SM/2016

09.05.2018

10.05.2018 Misc


92/MP/2017 alongwith IA No. 91/2017

08.05.2018

09.05.2018 Misc


126/MP/2017

04.05.2018

08.05.2018 Misc


63/TT/2018

07.05.2018

07.05.2018 Transmission


58/TT/2018

07.05.2018

07.05.2018 Transmission


61/TT/2018

07.05.2018

07.05.2018 Transmission


59/TT/2018

07.05.2018

07.05.2018 Transmission


112/TT/2017

04.05.2018

07.05.2018 Transmission


53/TT/2018

03.05.2018

04.05.2018 Transmission


49/TT/2018

03.05.2018

04.05.2018 Transmission


183/MP/2017

03.05.2018

03.05.2018 Misc


No. L-1/225/2017/CERC

02.05.2018

02.05.2018 Misc


Corrigendum in 110/MP/2016

26.04.2018

02.05.2018 Misc


Review Petition No. 47/RP/2017 in Petition No. 26/TT/2017

27.04.2018

01.05.2018 Review


Petition No: 126/MP/2016 Alongwith I.A. No. 29/2016

27.04.2018

01.05.2018 Misc


I.A. No. 22 of 2018 in Review Petition No. 13/RP/2018

26.04.2018

27.04.2018 Review


39/AT/2018

25.04.2018

26.04.2018 Misc


182/MP/2017

25.04.2018

26.04.2018 Misc


239/MP/2017

25.04.2018

26.04.2018 Misc


80/TT/2016 and 81/TT/2016

24.04.2018

25.04.2018 Transmission


42/TL/2018

24.04.2018

25.04.2018 Licensing


85/GT/2016

24.04.2018

25.04.2018 Generation


20/TDL/2018

23.04.2018

24.04.2018 Licensing


249/TT/2017

20.04.2018

23.04.2018 Transmission


137/MP/2017

20.04.2018

23.04.2018 Misc


206/TT/2017

20.04.2018

23.04.2018 Transmission


Corrigendum in 104/MP/2017

20.04.2018

20.04.2018 Misc


5/SM/2018

19.04.2018

19.04.2018 Misc


18/MP/2017 Alongwith I.A. No. 6/2017

18.04.2018

19.04.2018 Misc


4/SM/2018

11.04.2018

12.04.2018 Misc


86/MP/2018

10.04.2018

12.04.2018 Misc


36/RP/2017 alongwith I.A. No. 64/IA/2017

10.04.2018

10.04.2018 Review


14/MP/2017

09.04.2018

10.04.2018 Misc


142/MP/2017

04.04.2018

06.04.2018 Misc


40/TT/2018

05.04.2018

06.04.2018 Transmission


259/TT/2017

05.04.2018

06.04.2018 Transmission


118/TT/2017

05.04.2018

06.04.2018 Transmission


Petition No. 107/GT/2015

05.04.2018

05.04.2018 Generation


110/MP/2016

03.04.2018

04.04.2018 Misc


239/MP/2016

28.03.2018

04.04.2018 Misc


104/MP/2017

28.03.2018

28.03.2018 Misc


252/MP/2017

28.03.2018

28.03.2018 Misc


85/MP/2018

28.03.2018

28.03.2018 Misc


02/SM/2018

28.03.2018

28.03.2018 Misc


5/TT/2018

28.03.2018

28.03.2018 Transmission


25/RP/2017 in 7/GT/2016

28.03.2018

28.03.2018 Review


42/TL/2018

26.03.2018

28.03.2018 Licensing


20/TDL/2018

26.03.2018

28.03.2018 Licensing


62/MP/2017

27.03.2018

28.03.2018 Misc


245/MP/2016

27.03.2018

27.03.2018 Misc


37/RP/2017 alongwith IA No.66/IA/2017

27.03.2018

27.03.2018 Review


009/SM/2015

26.03.2018

27.03.2018 Misc


222/TT/2016

22.03.2018

26.03.2018 Transmission


221/TT/2017

27.02.2018

26.03.2018 Transmission


220/TT/2017

Determination of transmission tariff for Transmission Assets: a) both circuits of one LILO D/C portion of Simhadri-Vijayawada 400 kV line at Vemagiri-I (AP) shall be LILOed at Vemagiri-II (PG) (D/C portion and multi-circuit portion) alongwith associated bays at Vemagiri-II (PG). b) Both circuits of second LILO D/C portion of Simhadri-Vijayawada 400 kV line at Vemagiri-I (AP) shall be looped in at Vemagiri-II (PG), there shall be ‘No Loop Out’. The open section of 400 kV D/C line from Vemagiri-I (AP) shall be used for termination of kV Kota line alongwith associated bays at Vemagiri-II (PG). c) Shifting of 2 nos. of 63 MVAR reactors from Gazuwaka to Vemagiri-II (PG) for utilization on Simhadri-II- Vemagiri-II (PG) 400 kV D/C line under “Removal of Constraints in 400 kV bays extensions at 400 kV Vemagiri S/S” in Southern Region. Power Grid Corporation of India Limited

23.03.2018

26.03.2018 Transmission


37/TT/2018

23.03.2018

26.03.2018 Transmission


63/MP/2017

22.03.2018

23.03.2018 Misc


04/TT/2018

22.03.2018

23.03.2018 Transmission


1/TT/2018

22.03.2018

22.03.2018 Transmission


06/TT/2018

22.03.2018

22.03.2018 Transmission


215/TT/2016

Determination of transmission tariff from COD to 31.3.2019 for Asset-1: 2 Nos. 400 KV Line bays at Narendra (New), 2 Nos. 400 kV line bays at Madhugiri (Tumkur), 2X63 MVAR (fixed) line reactors (with 600 ohm NGRs) at Narendra (New) and 2X63MVAR (fixed) line reactors (with 600 ohm NGRs) at Madhugiri (Tumkur) for Narendra (New) - Madhugiri (Tumkur) 765 kV D/C line (initially charged at 400 kV), Asset-2: 2 Nos. 400 kV line bays at Madhugiri (Tumkur) for Madhugiri (Tumkur) -Bidadi 400 kV D/C (Quad) line and Asset-3: 2 Nos. 400 kV line bays at Bidadi for Madhugiri (Tumkur) - Bidadi 400KV D/C (Quad) line under "Sub-station extension works associated with transmission system required for evacuation of power from Kudgi TPS (3 X 800 MW in Phase -I) of NTPC Limited" in Southern Region 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. Power Grid Corporation of India Limited.

22.03.2018

22.03.2018 Transmission


241/TT/2016

22.03.2018

22.03.2018 Transmission


6/SM/2017

21.03.2018

22.03.2018 Misc


5/RP/2017 in 68/TT/2016

20.03.2018

21.03.2018 Review


192/MP/2016

20.03.2018

21.03.2018 Misc


166/TDL/2017

20.03.2018

21.03.2018 Licensing


105/MP/2017 alongwith I.A. No. 42/2017

20.03.2018

21.03.2018 Misc


181/MP/2017 alongwith IA No. 51/2017

Petition under Section 38(2) of the of the Electricity Act, 2003 read with Section 79(1)(c) and Section 79(1)(k) of the Act, alongwith (i) Central Electricity Regulatory Commission (Grant of Connectivity, Long Term and Medium Term Open Access to the Inter-State Transmission and Related Matters) Regulations, 2009; (ii) Central Electricity Regulatory Commission (Grant of Regulatory Approval for execution of Inter-State Transmission Scheme to Central Transmission Utility) Regulations, 2010; (iii) Regulation 111 & 114 of the Central Electricity Regulatory Commission (Conduct of Business) Regulations,1999 and (iv) Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2010 for Signing of Long Term Access Agreement and Grant of Regulatory Approval for execution of the Transmission System associated with Shongtong Karcham HEP. Power Grid Corporation of India Ltd.

19.03.2018

20.03.2018 Misc


33/RP/2017 alongwith I.A.60 of 2017 in 5/TT/2015

20.03.2018

20.03.2018 Review


I.A No. 12 of 2018 in 105/MP/2017

19.03.2018

19.03.2018 Misc


1/MP/2017

16.03.2018

19.03.2018 Misc


34/RP/2017 alongwith 61/IA/2017

19.03.2018

19.03.2018 Misc


175/MP/2016

13.03.2018

15.03.2018 Misc


73/MP/2017

15.03.2018

15.03.2018 Misc


150/TT/2017

14.03.2018

14.03.2018 Transmission


3/SM/2018

08.03.2018

14.03.2018 Misc


130/MP/2017

13.03.2018

14.03.2018 Misc


13/SM/2017

14.03.2018

14.03.2018 Misc


61/MP/2017

28.02.2018

13.03.2018 Misc


45/RP/2017

12.03.2018

12.03.2018 Review


20/MP/2017 alongwith IA No. 47/2017

09.03.2018

12.03.2018 Misc


111/TT/2017

09.03.2018

09.03.2018 Transmission


229/RC/2015

08.03.2018

09.03.2018 Misc


26/RP/2017 alongwith I.A.32 of 2017 in 85/TT/2015

08.03.2018

09.03.2018 Review


266/MP/2017

Petition for approval under Section 17 (3) and (4) of the Electricity Act, 2003 for creation of security interest over all the movable and immovable assets of the Petitioner in favour of Security Trustee, acting on behalf of and for the benefit of the lenders and for any subsequent transferees, assign, novatees thereof and any refinancing lenders to the project, by way of hypothecation and equitable mortgage on project assets, pursuant to unattested deed of Hypothecation, Declaration and Undertaking and other Financing Agreements, for the transmission lines i.e./assignment of Mortgaged Properties and Project Assets, for the transmission lines, i.e. (i) Koteshwar pooling Station-Rishikesh 400 KV D/C (HTLS) line, (ii) 2 nos. of bays at 400 KV Rishikesh Sub-station of PTCUL, (iii) LILO of one Ckt. of 400 KV D/C Sikar (PG)- Neemrana (PG) line at Babai (RRVPNL), (iv) Babai (RRVPNL)- Bhiwani (PG) 400 KV D/C line, (v) 2 Nos. of bays at 400 KV Babai (RRVPNL) sub-station for LILO of one Ckt. of 400 KV D/C Sikar (PG) – Neemrana (PG) line at Babai (RRVPNL), (vi) 2 Nos. of bays at 400 KV Babai (RRVPNL) sub-station for Babai (RRVPNL)- Bhiwani (PG) 400 kV D/C line. NRSS XXXVI Transmission Limited

08.03.2018

08.03.2018 Misc


41/RP/2017

08.03.2018

08.03.2018 Review


42/RP/2017

08.03.2018

08.03.2018 review


66/MP/2018

08.03.2018

08.03.2018 Misc


174/MP/2017

08.03.2018

08.03.2018 Misc


268/MP/2017

08.03.2018

08.03.2018 Misc


207/TT/2017

Approval of transmission tariff for Asset 1: Part of 400 kV D/C Navsari Boisar T/L from 45 A/0 to 69/0 (D/C portion strung on M/C Twin-Twin portion comprising of 400 kV D/C Navsari-Boisar and 400 kV D/C Vapi-Kudus), Part of 400 kV D/C Navsari-Boisar T/L from 69/0 to 313/0 and Part of 400 kV D/C Navsari-Boisar from 313/0 to 332/0 (D/C portion strung on M/C Twin-Quad portion comprising of 400 kV D/C Navsari-Boisar and 400 kV D/C Aurangabad-Boisar); Asset 2:240 MVAr Switchable Line Reactor for 765 kV Seoni-Wardha Ckt.#1 at Seoni S/S; Asset 3:240 MVAr Switchable Line Reactor for 765 kV Seoni-Wardha Ckt.#2 at Seoni S/S; Asset 4:Part of 400 kV D/C Vapi- Kudus T/L from location 44-45 A/0 (D/C portion strung on M/C Twin-Twin portion comprising of 400 kV D/C Navsari-Boisar and 400 kV D/C Vapi-Kudus)- {400 kV D/C Navsari-Boisar portion from location 44 to 45 A/0 already commissioned on 1.4.2014; Asset 5:Part of 400 kV D/C Vapi- Kudus T/L from 45 A/0 to 69/0 (D/C portion strung on M/C Twin-Twin portion comprising of 400 kV D/C Navsari-Boisar and 400 kV D/C Vapi-Kudus)-, Part of 400 kV D/C VApi-Kudus T/L from 69/0-104/0 and Part of 400 kV D/C Aurangabad-Boisar from 313/0 to 332/0 (D/C portion strung on M/C Twin-Quad portion comprising of 400 kV D/C Navsari-Boisar and 400 kV D/C Aurangabad-Boisar) under “Transmission System associated with Mundra Ultra Mega Power Project”for tariff block 2014-19 in Western Region from COD to 31.3.2019. PGCIL.

06.03.2018

07.03.2018 Transmission


Petition No. 120/MP/2017

01.03.2018

06.03.2018 Misc


I.A. No. 1/2018 In Petition No. 246/MP/2016

01.03.2018

06.03.2018 Misc


246/MP/2017

05.03.2018

06.03.2018 Misc


226/MP/2017

Petition for approval under Section 17 (3) and (4) of the Electricity Act, 2003 for creation of security interest over all the movable and immovable assets of the Petitioner in favour of Debenture Trustee, acting on behalf of and for the benefit of the Debentures Holders and for any subsequent transferees, assign, novatees thereof and any refinancing lenders to the project, by way of hypothecation and equitable mortgage on project assets, pursuant to Indenture of Mortgage, Declaration and Undertaking and other Financing Agreements, for the transmission lines i.e. /assignment of Mortgaged Properties and Project Assets, for the transmission lines, i.e. (i) Jabalpur-Bhopal 765 kV S/C Transmission Line from Bhopal- Indore 765 kV S/C Transmission Line, (ii) Bhopal-Bhopal 400 D/C Transmission Line, (iii) Aurangabad-Dhule 765 kV S/C Transmission Line, (iv) Dhule-Vadodra 765 kV S/C Transmission Line, (v) Dhule-Dhule Transmission Line and (vi) Sub-station at Dhule. Bhopal Dhule Transmission Company Limited.

27.02.2018

05.03.2018 Misc


73/MP/2017 Along with I.A. No. 75, 76, 77 and 78 of 2017

21.02.2018

05.03.2018 Misc


184/MP/2017

Petition for approval under Section 17 (3) and (4) of the Electricity Act, 2003 for substitution of lenders by the Borrower and to take on record appointment of the Axis Trustee Services Limited, the Debenture Trustee/Petitioner No. 2, acting on behalf of and for the benefit of (i) Axis Bank Limited, and (ii) Aditya Birla Finance Limited, and creation and enforcement of security interest in favour of Debenture Trustee for the benefit of lenders (i) all movable and immovable assets of the utility to be established by the petitioner that constitute the project, (ii) the Transmission Service Agreement executed by the petitioner on 2.1.2014 (iii) Transmission Licence for development of Inter State Transmission System under “Northern Region System Strengthening Scheme NRSS- XXI (Part B)” dated 25.8.2014 and (iv) all Project documents, cash flows, receivables, bank accounts, clearance, notifications, Government approvals, orders, including but not limited to any amendments, supplements to the existing project document, etc., under “Northern Region System Strengthening Scheme NRSS- XXI (Part B). NRSS XXXI (B) Transmission Limited .

27.02.2018

05.03.2018 Misc


10/MP/2016

01.03.2018

01.03.2018 Misc


167/MP/2016 alongwith I.A. No. 42/2016 I.A. No. 44/2017 and 81/2017

27.02.2018

01.03.2018 Misc


256/MP/2017

Petition for approval under Section 17 (3) and (4) of the Electricity Act, 2003 for creation of security interest over all the movable and immovable assets of the Petitioner in favour of Security Trustee/Lenders and for any subsequent transferees, assign, novatees thereof and any refinancing lenders to the Project, acting on behalf of and for the benefit of the Lenders pursuant to Indenture of Mortgage declaration and Memorandum entry and other security creating documents/Financial Agreements and for future refinancing transactions also, by way of mortgage/hypothecation/assignment of Mortgaged Properties and Project Assets, for the transmission lines, i.e. (i) Biswanath Chariyalli (POWERGRID)-Itanagar 132 kV D/c line (ii) 2 nos. 132 kV line bays at Itanagar for termination of Biswanath Chariyalli (POWERGRID)-Itanagar 132 kV D/C line (iii) LILO of one circuit of Biswanath Chariyalli (POWERGRID)-Itanagar 132 kV D/c (Zebra Conductor) line at Gohpur (AEGCL) (iv) Silchar (POWERGRID)-Misa (POWERGRID) 400 kV D/c (Quad) line (v) 400/132 kV, 2X315 MVA S/s at Surajmninagar (vi) 400/132 kV, 2X315 MVA S/s at P.K. Bari (vii) Surajmaninagar-P.K. Bari 400 kV D/c line (viii) 2 no. 400 kV line bays at Palatana GBPP switchyard for termination of Palatana-Surajmaninagar 400 kV D/C line (ix) AGTPP (NEEPCO)-P.K. Bari (TSECL) 132 kV D/C line with high capacity HTLS Conductor (equivalent to single moose ampacity at 85˚C) (x) 2 nos. 132 kV line bays at AFTPP generation switchyard for termination of AGTPP (NEEPCO)-P.K. Bari (TSECL) 132 kV D/C line (xi) 2 no. 132 kV line bays at P.K. Bari (TSECL) S/s for termination of AGTPP (NEEPCO)-P.K. Bari (TSECL) 132 kV D/c line. NER II Transmission Limited.

27.02.2018

01.03.2018 Misc


211/MP/2016

27.02.2018

01.03.2018 Misc


33/RP/2016 173/TT/2013 111/TT/2015

28.02.2018

01.03.2018 Misc


02/SM/2018

01.03.2018

01.03.2018 Misc


257/MP/2017

27.02.2018

28.02.2018 Misc


26/MP/2018

27.02.2018

28.02.2018 Misc


121/MP/2017

21.02.2018

23.02.2018 Misc


51/MP/2018

23.02.2018

23.02.2018 Misc


Petition No. 1/RP/2018 In Petition No. 128/MP/2016

21.02.2018

23.02.2018 Review


131/MP/2016

21.02.2018

23.02.2018 Misc


13/TT/2017

Determination of transmission tariff from COD to 31.3.2019 for Asset I: Pole-I of the ±800 kV, 3000 MW Champa Pooling Station and Kurukshetra HVDC terminals along with ±800 kV Champa Pooling Station-Kurukshetra HVDC transmission line, Asset II: 02 Nos. 400/220 kV, 500 MVA ICTs along with associated bays at 400/220 kV GIS Sub-station at Kurukshetra and Asset III: 8 nos. 220 kV line bays at 400/220 kV GIS Sub-station at Kurukshetra under “Western Region–Northern Region HVDC inter-connector for IPP Projects in Chhattisgarh” in Northern Region and Western Region under Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 and Regulation 86 of Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999. Power Grid Corporation of India Limited.

22.02.2018

23.02.2018 Transmission


21/MP/2018

21.02.2018

22.02.2018 Misc


41/MP/2018

21.02.2018

22.02.2018 Misc


No. L-1/44/2010-CERC

16.02.2018

22.02.2018


Petition No. 59/RP/2016 In Petition No. 87/TT/2015

13.02.2018

19.02.2018 Review


179/MP/2017

16.02.2018

19.02.2018 Misc


Interlocutory Application No.5/2018

15.02.2018

19.02.2018 -


167/MP/2017

16.02.2018

19.02.2018 Misc


250/TT/2017

13.02.2018

15.02.2018 Transmission


198/MP/2016

07.02.2018

12.02.2018 Misc.


198/MP/2016

13.02.2018

19.02.2018 Misc


75/MP/2017

01.02.2018

05.02.2018 Misc.


A No. 90 of 2017 in 15/MP/2016

29.01.2018

31.01.2018 Misc.


168/MP/2017

29.01.2018

31.01.2018 Misc.


I.A. No. 26/2017 in 157/MP/2015

29.01.2018

31.01.2018 Misc.


Review Petition No. 55/RP/2016 alongwith 27/IA/2017 in Petition No. 173/TT/2013 and Petition No. 111/TT/2015

30.01.2018

31.01.2018 Review.


163/MP/2017

19.01.2018

24.01.2018 Misc.


29/RP/2017 in 45/GT/2015

23.01.2018

24.01.2018 Review.


10/MP/2018

19.01.2018

19.01.2018 Misc.


95/2017 in 145/MP/2017

18.01.2018

19.01.2018 Misc.


38/RP/2017 in 135/GT/2015

16.01.2018

17.01.2018 Review.


32/RP/2017 I.A. 59/2017 In 325/GT/2014

15.01.2018

16.01.2018 Review.


01/SM/2018 (Suo Motu)

10.01.2018

11.01.2018 Misc.


39/2017 in 112/MP/2015

08.01.2018

09.01.2018 Misc.


40/2017 in 8/MP/2014

08.01.2018

09.01.2018 Misc.


92/MP/2015 I.A. No. 97/2017 in

03.01.2018

05.01.2018 Misc.


258/MP/2017

03.01.2018

05.01.2018 Misc.


265/MP/2017

02.01.2018

03.01.2018 Misc.