POWER GRID CORPORATION OF INDIA LIMITED Vs. ASSAM STATE ELECTRICITY BOARD AND ORS.
LAWS(ET)-2015-6-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 15,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Assam State Electricity Board And Ors. Respondents

JUDGEMENT

- (1.) THE petition has been filed by Power Grid Corporation of India Limited (PGCIL) for approval of transmission charges for 400 kV D/C Balipara -Bongaigaon (Quad) Transmission line along with 2 Nos. 63 MVAR line Reactor at both ends and 30% FSC at Balipara Sub -station and 80 MVAR 420 kV Bus Reactor at Bongaigaon Sub -station along with associated bays (hereinafter referred to as "transmission assets") under North East/Northern Western Interconnector -I and Transmission System of Kameng Hydro Electric Project in North Eastern Region from the date of commercial operation of the assets to 31.3.2014 for tariff block 2009 -14 under Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations' 2009 (hereinafter referred to as the "2009 Tariff Regulations").
(2.) THE petitioner has been entrusted with the implementation of Transmission System associated with North East/Northern Western Interconnector -I Project. The Investment approval (IA) of the project was accorded by the petitioner's Board of Directors vide Memorandum No. C/CP/NER -NR.WR Intr -I dated 27.2.2009 at an estimated cost of Rs. 1113019 lakh including IDC of Rs. 106605 lakh (based on 4th quarter, 2008 price level). The scope of work covered under the project was segregated into three parts. The instant assets are covered under Part -B of the project and were scheduled to be commissioned within 48 months from the date of IA i.e. by 26.2.2013 say 1.3.2013. The scope of project broadly includes: - - "Transmission Lines: Part A: North East/Northern Western Interconnector -I Part -B: Transmission System for immediate evacuation of power from Kameng HEP Part -C: Transmission System for immediate evacuation of power from Lower Subansiri HEP a. Lower Subansiri -Biswanath Chariyali (Pooling Point) 400 kV two sub -station (2) D/C lines with twin lapwing conductor : 2x175 km Sub -stations: Part A: North -East/Northern Western Interconnector -I a. Establishment of 400/132 kV Pooling Station at Biswanath Chariyali with 2x200 MVA, 400/132/33 kV transformers along with associated line bays b. HVDC rectifier module of 3000 MW at Biswanath Chariyali and inverter module of 3000 MW capacity at Agra c. Augmentation of 400 kV Agra Sub -station by 4x105 MVA, 400/220/33 kV transformer along with associated bays d. Extension of 400 kV line bays at Balipara Sub -station e. Extension of 132 kV line bays of Biswanath Chariyali (AEGCL) Part -B: Transmission System of immediate evacuation of power from Kameng HEP a. 2nd 315 MVA, 400/220 kV ICT at Misa b. Extension of 400 kV line bays at Bongaigaon and Balipara Sub -stations Part C: Transmission System for immediate evacuation of power from Lower Subansiri HEP a. Extension of 400 kV line bays at Biswanath Chariyali Pooling Substation." The petitioner initially filed the instant petition based on the anticipated dates of commercial operation of the instant assets. However, vide affidavit dated 5.6.2014 submitted the revised date of commercial operation of assets covered in the instant petition and the details are as follows: - -
(3.) AS Asset -I was anticipated to be commissioned on 1.7.2014, i.e. during the 2014 -19 period, the petitioner was directed to file a fresh petition in respect of Asset -I for determination of transmission tariff under the 2014 Tariff Regulations. As such, transmission tariff for only Asset -II is considered in this order.;


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