POWER GRID CORPORATION OF INDIA LTD. Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD. AND ORS.
LAWS(ET)-2015-12-30
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 31,2015

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) The present petition has been preferred by Power Grid Corporation of India Ltd. ('the petitioner'), a transmission licensee, for truing up of capital expenditure and tariff for Singrauli Transmission System in Northern Region (hereinafter referred as "transmission asset") under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations") based on actual expenditure for the period 1.4.2009 to 31.3.2014, and for determination of tariff under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2014 (hereinafter referred to as "the 2014 Tariff Regulations") for the period from 1.4.2014 to 31.3.2019.
(2.) The respondents are transmission and distribution licensees or centralised power procurement companies of States, who are procuring transmission service from the petitioner, mainly beneficiaries of Northern Region.
(3.) The petitioner has served the petition to the respondents and notice of this application has been published in the newspaper in accordance with Sec. 64 of Electricity Act, 2003 ("the Act"). No comments have been received from the public in response to the notices published by the petitioner under Sec. 64 of the Act. None of the respondents have filed any reply to the petition. The hearing in this matter was held on 16.11.2015. During the hearing, the learned counsel for the Rajasthan Discoms requested for two weeks time to file their reply and the Commission granted the same. The Commission during the hearing observed that in case no information is filed within the due date, the matter shall be considered based on the available records. None of the respondents have filed any reply to the petition. Having heard the representatives of the petitioner and perused the material on record, we proceed to dispose of the petition.;


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