POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRADING COMPANY LTD
LAWS(ET)-2009-6-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 19,2009

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 (i) 400 kV D/C Vindhyachal-Satna transmission line 3rd circuit along with associated bay equipment (Asset-I) and (ii) 400/220 kV, 315 MVA ICT-II along with associated bay equipment at Satna sub-station along with associated bay equipment (Asset- II) (collectively referred to as "the transmission assets") under Vindhyachal Stage-III transmission system-III (the transmission system) in Western Region 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 system was accorded by Ministry of Power vide its letter dated 23.7.2004 at an estimated cost of Rs. 59647 lakh, which included IDC of Rs. 5289 lakh. Subsequently, approval of the revised cost estimate for the transmission system was approved by Ministry of Power vide its letter dated 13.11.2007 at a cost of Rs. 68956 lakh. The details of the respective transmission asset, its date of commercial operation as indicated by the petitioner are as under: JUDGEMENT_414_TLET0_20090.htm
(3.) THE transmission charges for the transmission assets were approved by the Commission in its order dated 17.9.2008 in Petition No. 45/2008 for the period up to 31.3.2009 based on capital cost of Rs. 19016.95 lakh and Rs. 1602.06 lakh respectively, after considering additional capital expenditure of Rs. 689.67 lakh and Rs. 38.50 lakh for the year 2006-07 respectively for Asset-I and Asset-II. THE summary of the transmission charges approved by the said order dated 17.9.2008 is extracted hereunder: JUDGEMENT_414_TLET0_20091.htm ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.