POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED AND ORS.
LAWS(ET)-2015-10-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 15,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Rajasthan Rajya Vidyut Prasaran Nigam Limited and Ors. Respondents

JUDGEMENT

- (1.) THIS petition has been filed by Power Grid Corporation of India Limited (PGCIL) for approval of the transmission charges of two Nos. of 63 MVAR 400 kV Line Reactor at 400 kV Balia (PG) Sub -station (Extension) (hereinafter referred to as "transmission asset") under Northern Region System Strengthening Scheme -XXIV (NRSS -XXIV) in Northern Region from the date of commercial operation to 31.3.2014 for tariff block 2009 -14 under Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations' 2009 (hereinafter referred to as the "2009 Tariff Regulations").
(2.) THE Investment Approval (IA) of the project was accorded by the Board of Directors of PGCIL vide memorandum ref. C/CP/NRSS -XXIV dated 21.11.2011 at an estimated cost of Rs. 72363 lakh including IDC of Rs. 4269 lakh (based on 2nd quarter, 2011 price level). The project was scheduled to be commissioned within 36 months from the date of IA by 20.11.2014 i.e. 1.12.2014. The scope of project broadly includes: - Transmission Lines: a) Dehradun -Abdullapur 400 kV D/C Quad Line b) Dulhasti -Kishenpur 400 kV D/C Quad Line -single circuit strung Sub -stations: a) Extension of 400/220 kV Sub -station at Dehradun, Abdullapur and Kishenpur b) Extension of Balia 400/220 kV Sub -station - 2 x 63 MVAR, 400 kV line reactors on Barh -Balia 400 kV D/C line (one on each circuit) Note: One spare 400 kV Bay at Dulhasti HEP switchyard of NHPC to be used for termination of the line at Dulhasti end. The instant petition covers the following assets: - (a) Two Nos. of 63 MVAR 400 kV line Reactor at 400 kV at Balia (PG) Substation (Extension)
(3.) THE provisional tariff was granted vide order dated 13.5.2014 under Regulation 5(4) of the 2009 Tariff Regulations subject to adjustment as provided under Regulation 5(3) of the 2009 Tariff Regulations.;


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