POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED AND ORS.
LAWS(ET)-2015-8-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 13,2015

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 400 kV D/C Agra -Sikar line along with associated bays (hereinafter referred to as "transmission assets"), under System Strengthening Scheme in Northern Region for Sasan & Mundra UMPPs 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 No. C/CP/SS in NR for Sasan & Mundra dated 10.12.2009 at an estimated cost of Rs. 121683 lakh, including IDC of Rs. 5770 lakh (based on 2nd Quarter, 2009 price level). The scope of work covered under the scheme is as under: - - "Transmission Lines: Sub -Stations: i) 2x315 MVA, 400/220 kV Sikar Sub -station (New) ii) 2x315 MVA, 400/220 kV Panchkula Sub -station (New) iii) 765/400 kV Agra Sub -station (Extension) iv) 400/220 kV Ratangarh (RVPN) Sub -station (Extension) v) 400/220 kV Jaipur Sub -station (Extension) Reactive Compensation:
(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 16.12.2013 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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