POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRADING COMPANY LTD. AND ORS.
LAWS(ET)-2015-7-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 17,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Madhya Pradesh Power Trading Company Ltd. And Ors. Respondents

JUDGEMENT

- (1.) THE present petition has been filed by Power Grid Corporation of India Limited (PGCIL) seeking approval of transmission charges for the assets associated with Vindhyachal IV & Rihand III (1000 MW) Generation Project (group -3) in Western & Northern Region, for tariff block 2009 -14, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) THE investment approval (I.A.) for the transmission project was accorded by Board of Directors of the petitioner company vide Memorandum dated 17.3.2010, at an estimated cost of Rs. 467299 lakh, including IDC of Rs. 29779 lakh (based on 3rd Quarter, 2009 price level). The scope of work covered under the project is as follows: - - "Part -I Generation specific transmission system A - Rihand -III: For NR only Transmission Line (i) Rihand -III Vindhyachal Pooling station 765 kV 2xS/C (initially to be operated at 400 kV) : Ckt -I - 32 km (approx.) : Ckt -II - 31 km (approx.) Sub -station (i) 765/400 kV Vindhyachal Pooling station (Extension) B - Vindyachal -IV : For WR only Transmission Line (i) Vindhyachal -IV -Vindhyachal Pooling station 400 kV D/C (Quad) line: 31 km Sub -station (i) 765/400 kV Vindhyachal Pooling Station (Extension) Part -II: Common System for both WR and NR Transmission Line (i) Vindhyachal Pooling station -Satna 765 kV 2xS/C line (Ckt -I - 237 km, Ckt - II - 234 km, D/C Portion - 12 km) (ii) Satna -Gwalior 765 kV 2xS/C line (Ckt -I 360 km, Ckt -II - 359 km & D/C Portion - 30 km) (iii) Sasan -Vindhyachal Pooling station 765 kV S/C line : 6 km (iv) Sasan -Vindhyachal Pooling station 400 kV D/C line : 5 km Sub -stations (i) Establishment of new 765/400 kV, 2x1500 MVA sub -station at Vindhyachal Pooling Station (ii) Extension of 765/400 kV Satna Substation (iii) Extension of 765/400 kV Gwalior Substation (iv) Extension of 765/400 kV Sasan Substation Part -III: NR Strengthening in regional pool Transmission Lines (i) Gwalior - Jaipur (RVPN) 765 kV S/C line : 300 km (ii) Bassi - Jaipur (RVPN) 400 kV D/C (Quad) line : 57 km Sub -stations (i) Extension of 765/400 kV Gwalior Substation (ii) Extension of 765/400 kV Jaipur (RVPN) Substation. (iii) Extension of 400/220 kV Bassi Substation."
(3.) THE petitioner initially filed the instant petition for determination of tariff based on their anticipated dates of commercial operation, viz. Asset -I: 765 kV S/C Satna -Gwalior ckt. -I with associated bays at Gwalior and Satna Sub -stations and line reactor (anticipated COD: 1.12.2013), Asset -II: 765 kV D/C Rihand III -Vindhyachal Pooling Station Transmission line (anticipated COD: 1.1.2014), and Asset -III: 765 kV S/C Sasan - Vindhyachal Pooling Station Transmission line (anticipated COD: 1.1.2014). Provisional tariff in respect of the above mentioned assets was allowed by the Commission vide order dated 16.12.2013, subject to adjustment as per Regulation 5 (4) of the 2009 Tariff Regulations. The petitioner vide affidavit dated 4.6.2014 has submitted that Asset -I has been commissioned on 1.3.2014. Subsequently, vide affidavit dated 24.9.2014, the petitioner has submitted that it would file separate petition for Asset II (commissioned on 6.7.2014) and Asset III (anticipated to be commissioned in February, 2015). Thus, the instant petition covers only one asset, i.e. 765 kV S/C Satna -Gwalior ckt -I with associated bays at Gwalior and Satna Sub -stations and line reactor (hereinafter referred to as "Asset").;


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