POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED AND ORS.
LAWS(ET)-2015-7-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 20,2015

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 500 MVA, 400/220 kV ICT at Moga (hereinafter referred to as "transmission asset"), under Augmentation of Transformation capacity in Northern Region -Part A in Northern Region for the tariff block 2009 -14, in terms of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) THE Investment approval for the transmission project was accorded by Board of Directors of the petitioner company vide letter Reference No. C/CP/Aug. of transformers in NR -Part A dated 19.12.2012 at an estimated cost of Rs. 15604 lakh, including IDC of Rs. 767 lakh (based on October, 2012 price level). The broad scope of work covered under the project is as follows: - - "i) Extension of 400/220 kV Allahabad Sub -station -315 MVA, 400/220 kV transformer ii) Extension of 400/220 kV Bassi (Jaipur) Sub -station -500 MVA, 400/220 kV transformer iii) Extension of 400/220 kV Meerut Sub -station -500 MVA, 400/220 kV transformer iv) Extension of 400/220 kV Ludhiana Sub -station -500 MVA, 400/220 kV transformer along with 3 Nos. of 220 kV line bays v) Extension of 400/220 kV Moga Sub -station -2x500 MVA, 400/220 kV transformer (as replacement for 2x250 MVA ICTs which will be refurbished and used as spare) along with 2 Nos. of 220 kV line bays vi) Extension of 400/220 kV Wagoora Sub -station -105 MVA, 400/220 kV transformer single phase unit (to be kept as spare unit) vii) 500 MVA, 400/220 kV spare transformer for Northern Region -located at Neemrana"
(3.) THE petitioner had prayed for approval of provisional tariff as per clause (4) of Regulation 5 of the 2009 Tariff Regulations. The provisional tariff was granted vide order dated 9.9.2013 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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