POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD. AND ORS.
LAWS(ET)-2015-4-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 15,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Karnataka Power Transmission Corporation Ltd. And Ors. Respondents

JUDGEMENT

- (1.) IN the instant petition the petitioner, Power Grid Corporation of India Limited (PGCIL) has sought approval of transmission tariff for Asset -I: Narendra (New, Kudgi) -Narendra (Existing) 400 kV D/C Quad transmission line along with New 765/400 kV GIS Sub -station at Narendra (New, Kudgi) and Bay extensions at Narendra (Existing) and Asset -II: Narendra (New, Kudgi) -Kolhapur (New) 765 kV D/C transmission line and associated bays at Narendra (New, Kudgi) and Kolhapur (New) under Transmission System associated with System Strengthening -XVII in Southern Regional Grid" in Southern Region from the date of commercial operation to 31.3.2019 as per the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 (hereinafter referred to as "2014 Tariff Regulations").The petitioner has also prayed for allowing 90% of the Annual Fixed Charges as per Regulation 7(7) of the 2014 Tariff Regulations.
(2.) THE petition was heard on 3.3.2015 for considering the petitioner's prayer for Annual Fixed Cost as per Regulation 7(7) of the 2014 Tariff Regulations. During the hearing, the representative of the petitioner submitted that as per the Investment Approval (IA) dated 27.6.2012, the scheduled completion of the assets is within 33 months from the date of IA i.e. 26.3.2015 against which the subject assets are anticipated to be put under commercial operation w.e.f. 15.5.2015. Marginal delay of one month is anticipated in commissioning of these assets. The estimated completion cost of the instant asset is Rs. 124971.82 lakh against the apportioned approved cost of Rs. 129572.14 lakh and there is no cost over -run.
(3.) 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. We have considered the submissions of the petitioner. The petitioner has made the applications as per Annexure -I of the 2014 Tariff Regulations. The petitioner has also complied with the requirements of 2004 Regulations, such as service of the copy of the application on the beneficiaries, publication of notice and web hosting of the application, etc.;


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