POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2009-3-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 16,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of tariff for Circuit-I of 400 kV D/C Teesta (Stage-V)-Siliguri transmission line (the transmission line) forming part of the transmission system associated with Teesta (Stage-V) HEP (the transmission system), in Eastern Region from 1.2.2008, the date of commercial operation 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�) after accounting for additional capitalization of Rs.1520.99 lakh from 1.2.2008 to 31.3.2008. THE petitioner has also prayed for the reimbursement of expenditure from the beneficiaries incurred towards publishing notices in the newspapers and the petition filing fee.
(2.) The investment approval for the transmission system was accorded by Board of Directors of the petitioner company vide Memorandum dated 25.2.2004 at an estimated cost of Rs. 20875 lakh, which was revised to Rs. 31558 lakh under Memorandum dated 17.10.2008. The provisional transmission charges for transmission line were approved by the Commission in its order dated 11.6.2008 in Petition No. 61/2008. The apportioned approved cost and other details of cost submitted by the petitioner are as under: JUDGEMENT_402_TLET0_20090.htm
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_402_TLET0_20091.htm ;


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