POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD. AND ORS.
LAWS(ET)-2015-8-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 10,2015

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

JUDGEMENT

- (1.) THE petition has been filed by Power Grid Corporation of India Limited (PGCIL) for approval of the transmission tariff for 125 MVAR Bus Reactor at Manesar (hereinafter referred to as "transmission assets") associated with Northern Region System Strengthening -XIII (NRSS -XIII) of Northern Region for tariff block 2009 -14 period, in terms of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter "the 2009 Tariff Regulations").
(2.) THE investment approval for the transmission project was accorded by Board of Directors of the petitioner vide letter dated 16.2.2009 at an estimated cost of Rs. 31769 lakh, including IDC of Rs. 2432 lakh (based on 4th quarter, 2008 price level), for completion within 33 months from the date of investment approval, i.e. by 1.12.2011. The scope of work covered under the project is as follows: - - "Transmission Lines (i) Gurgaon (POWERGRID) -Manesar 400 kV (Quad) line -18 km (ii) Delinking Agra - Samaypur and Samaypur - Gurgaon (POWERGRID) 400 kV lines from Samaypur and making a direct 400 kV S/C line from Agra to Gurgaon (POWERGRID) - 1.5 km. Sub -station (i) Manesar 400/220 kV (POWERGRID) GIS Sub -station (New) - 2x500 MVA, 400/220 kV Transformers. (ii) Gurgaon 400/220 kV (POWERGRID) GIS Sub -station (Extension) (iii) Fatehabad 400/220 kV (POWERGRID) Sub -station (Extension)" The transmission charges claimed by the petitioner are as under: - -
(3.) THE details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: - -;


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