POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN POWER PROCUREMENT CENTRE AND ORS.
LAWS(ET)-2015-3-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 24,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Rajasthan Power Procurement Centre 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 the transmission assets associated with 765 kV systems for Central Part of Northern Grid Part -III in Northern Region for the period from the respective dates of commercial operation 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.) INVESTMENT approval of the project was accorded by the Board of Directors of the petitioner's company vide Memorandum dated 3.11.2009 for Rs. 107512 lakh including IDC of Rs. 7712 lakh, based on 3rd Quarter, 2009 price level.
(3.) THE scope of work covered under the project is as follows: - "Transmission Lines: (a) Meerut Bhiwani 765 kV S/C line -175 km. (b) LILO of Bareilly -Mandola 400 kV D/C Line at Meerut -103 km. (c) LILO of both circuits of Bawana/Bahadurgarh - Hissar 400 kV D/C line at Bhiwani -15 km. Sub -Stations: (a) New 2X1000 MVA, 765/400 kV and 2X 500 MVA, 400/220 kV Bhiwani 765/400/220 kV sub -station. (b) Extension of Meerut 765/400 kV sub -station. (c) Extension of Mandola 400/220 kV sub -station. (d) Extension of Ballabhgarh 400/220 kV sub -station - Realignment works. Reactive Compensation: Line Reactors (a) Meerut -Bhiwani 765 kV S/C Line(240 MVAR switchable) Bus Reactor(s) (b) Bhiwani - 2X 240 MVAR" The petitioner had claimed tariff for four assets initially in the instant petition. Later on, vide affidavit dated 27.2.2013, the petitioner segregated these four assets into eleven assets and again vide affidavit(s) dated 7.10.2013 and 9.12.2014 had combined certain assets as per their actual date of commercial operation(s) and submitted the revised cost figures to arrive at a tally of eight assets. The details of the assets for which the petitioner has claimed tariff through this petition together with the respective dates of commercial operation (hereinafter DOCO) are given overleaf: - Details of the transmission charges claimed by the petitioner are as under: -;


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