POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRADING COMPANY LIMITED AND ORS.
LAWS(ET)-2015-10-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 09,2015

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

JUDGEMENT

- (1.) THE instant petition has been filed by Power Grid Corporation of India Ltd. (PGCIL) seeking approval of transmission tariff for part of 400 kV D/C Vapi -Navi Mumbai transmission line (from Vapi Gantry till 1st M/C point at location AP -18) along with bay at Vapi (hereinafter referred to as "transmission asset") under WRSS -V Transmission System (executed in contingency arrangement to make it Vapi -Navsari Transmission line) in Western Region from COD to 31.3.2014 based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009, (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) THE Investment approval (IA) for the project of Western Region System strengthening scheme -V was accorded by the Board of Directors of the petitioner's company vide Memorandum No. C/CP/WRSSS -V dated 26.12.2007 for Rs. 47769 lakh including IDC of Rs. 3497 lakh, based on 3rd Quarter, 2007 price level. The transmission system was scheduled to be commissioned within 33 months from the date of IA. Therefore, the scheduled date of commissioning (COD) of the transmission system works out to 25.9.2010 say 1.10.2010. The Revised Cost Estimate (RCE) of the project was approved by the Board of Directors of the petitioner's company vide letter No. C/CP/RCE/WRSS -V dated 1.11.2012 for Rs. 72181 lakh including IDC of Rs. 9162 lakh, based on April, 2012 price level. The broad scope of work covered under the project is as follows: - - "Transmission Lines: 1) Vapi -Navi Mumbai 400 kV D/C line 2) LILO of Lonikhand (MSEB) -Kalwa (MSEB) 400 kV S/C line at Navi Mumbai 3) Vapi -Khadoli (UT of DNH) 220 kV D/C line Sub -stations: 1) Establishment of 400/220 kV New sub -station (GES) at Navi Mumbai 2) Extension of 400/220 kV Vapi Sub -station 3) Extension of 220/66 kV Khadoli (UT of DNH) Sub -station
(3.) THE provisional tariff was granted vide order dated 25.3.2013 under Regulation 5(4) of the 2009 Tariff Regulations subject to adjustment as provided under Regulation 5(3) of the 2009 Tariff Regulations.;


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