POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED AND ORS.
LAWS(ET)-2015-8-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 07,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Rajasthan Rajya Vidyut Prasaran Nigam Limited 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 combined assets for Transmission System associated with Northern Region Bus Reactor Scheme (Group -II) (hereinafter referred to as "transmission assets") in Northern Region for the tariff block 2009 -2014, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) 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 18.3.2013 under Regulation 5(4) of the 2009 Tariff Regulations subject to adjustment as provided under Regulation 5(3) of the 2009 Tariff Regulations. This order has been issued after considering the petitioner's affidavits dated 20.9.2013, 3.1.2014, 9.4.2014, 19.6.2014 and 20.6.2014.
(3.) THE investment approval (IA) for the project was accorded by the Board of the Directors of the petitioner vide letter No. C/CP/BUSREACTORS in NR dated 15.12.2010 at an estimated cost of Rs. 9003 lakh, including IDC of Rs. 391 lakh (Based on 3rd Quarter, 2010 price level). The project was to be commissioned within 20 months from the date of IA. Therefore, the scheduled date of commissioning of the transmission project was 14.8.2012, say 1.9.2012.;


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