POWER GRID CORPORATION OF INDIA LIMITED Vs. UTTAR PRADESH POWER CORPORATION LIMITED
LAWS(ET)-2009-6-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 08,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for revision of transmission tariff on account of additional capital expenditure incurred during 2007-08 in respect of the petitioner's portion of 220 kV S/C Meerut-Shatabdinagar transmission line (the transmission line) under system improvement scheme in Uttar Pradesh (hereinafter referred to as "the transmission scheme") for the period from 1.4.2007 to 31.3.2009, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations"). The petitioner has also prayed for reimbursement of the petition filing fee and other expenditure .in connection with the filing of the petition.
(2.) The investment approval for the transmission scheme was accorded by the Board of Directors of the petitioner company as per Memorandum dated 14.1 .2002 at an estimated cost of Rs. 2257 lakh, including IDC of Rs. 107 lakh, based on 3rd quarter 2001 price level. Subsequently, because of change in the scope of work, the Board of Directors of the petitioner company approved the revised cost estimate of Rs. 2604 lakh, including IDC of Rs. 197 lakh based on 4th quarter 2004 price level, as per Memorandum dated 17.10.2005. The transmission line was declared under commercial operation on 1.1.2006. The transmission charges for the transmission line were approved by the Commission in its order dated 17.7.2007 in Petition No. 10/2007 for the period 1.1.2006 to 31.3.2009 based on capital cost of Rs. 327.25 lakh as on the date of commercial operation and Rs. 339.05 lakh as on 31.3.2007, after considering additional capital expenditure of Rs. 9.17 lakh for the period 1.1.2006 to 31.3.2006 and Rs. 2.63 lakh for the period 1.4.2006 to 31.3.2007. The summary of the transmission charges approved by the said order dated 17.7.2007 is extracted hereunder: Rs.in lakh JUDGEMENT_413_TLET0_20090.htm 4. The relevant details of the approved apportioned cost, completion cost etc. of the transmission assets claimed by the petitioner are as under: Rs. In lakh JUDGEMENT_413_TLET0_20091.htm
(3.) BASED on the above additional capital expenditure, the petitioner has claimed the revised transmission charges for the years 2007-08 to 2008-09 as under: (Rs.in lakh) JUDGEMENT_413_TLET0_20092.htm 6. The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: Rs. in lakh JUDGEMENT_413_TLET0_20093.htm ;


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