POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED AND ORS.
LAWS(ET)-2015-8-14
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 25,2015

POWER GRID CORPORATION OF INDIA LIMITED Appellant
VERSUS
Rajasthan Rajya Vidyut Prasaran Nigam Limited and Ors. Respondents

JUDGEMENT

- (1.) THE present petition has been filed by Power Grid Corporation of India Limited (PGCIL) seeking approval of date of commissioning and transmission charges for LILO of 400 kV D/C Nathpa Jhakri -Nalagarh (Triple Snowbird) line at Rampur under transmission system associated with Rampur HEP in Northern Region for the tariff block 2009 -2014, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) THIS order has been issued after considering the petitioner's affidavits dated 31.12.2013, 10.3.2014, 28.5.2014 and 29.1.2015. The investment approval (IA) for the project was accorded by the Board of the Directors of the petitioner vide letter No. C/CP/Rampur HEP/14 dated 20.2.2009 at an estimated cost of Rs. 18419 lakh, including IDC of Rs. 1416 lakh (Based on 4th Quarter, 2008 price level). The project was to be commissioned within 33 months from the date of IA. Therefore, the scheduled date of commissioning of the transmission project was 19.11.2011 say 1.12.2011.
(3.) THE scope of work covered under the project is as follows: - - "Transmission lines: (1) Extension of Patiala 400/220 kV (PGCIL) Sub -station (2) Extension of Ludhiana 400/220 kV (PGCIL) Sub -station (3) Extension of Kaithal 400/220 kV (PGCIL) Sub -station";


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