POWER GRID CORPORATION OF INDIA LIMITED Vs. ASSAM ELECTRICITY GRID CORPORATION LIMITED AND ORS.
LAWS(ET)-2015-4-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 15,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Assam Electricity Grid Corporation Limited And Ors. Respondents

JUDGEMENT

- (1.) THE petitioner, Power Grid Corporation of India Limited (PGCIL) has filed this petition for approval of the transmission tariff for transmission assets under "Transmission System for immediate evacuation of power from Kameng HEP (Part -B of North East -Northern/Western Interconnector -I)" in North Eastern Region in accordance with the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 (hereinafter referred to as "the 2014 Tariff Regulations"). The petitioner has also prayed for allowing 90% of the Annual Fixed Charges claimed, in terms of proviso (i) of Regulation 7(7) of the 2014 tariff Regulations.
(2.) THE details and the elements covered in the petition are as follows: - -
(3.) DURING the hearing on 3.3.2015, the representative of the petitioner prayed for grant of Annual Fixed Charges (AFC) in terms of proviso (i) of Regulation 7(7) of the 2014 Tariff Regulations in respect of the instant asset. As per proviso (i) of Regulation 7(7) of the 2014 Tariff Regulations, the Commission may grant tariff upto 90% of the AFC of the transmission system or element thereof for the purpose of inclusion in POC charges in accordance with the Central Electricity Regulatory Commission (Sharing of Inter State Transmission charges and losses) Regulations, 2010. Regulation 7(2) of the 2014 Tariff Regulations provides that the application for tariff should be made in accordance with the Central Electricity Regulatory Commission (Procedure for making of application for determination of tariff, publication of the application and other related matters) Regulations, 2004 (hereinafter referred to as "2004 Regulations"). Regulation 7(4) of the 2014 Tariff Regulations provides that such an application shall be filed as per Annexure -I of these regulations.;


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