POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2009-3-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 16,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for approval of transmission charges for (a) 80MVAR Reactor at Nellore (Asset-I), (b) 315 MVA ICT at Cuddapah (Asset-II), (c) 315MVA ICT at Gooty, 3 x167 MVA ICT at Kolar and provision of switching arrangement for existing reactor at Somanhalli (Asset-III), (d) 315 MVA ICT at Gazuwaka (Asset-IV), (e) 315 MVA ICT at Munirabad (Asset-V) and (f) 315 MVA ICT at Khammam (Asset-VI) ( collectively �the transmission assets�) under the System Strengthening Scheme-V of Southern Region grid (the transmission scheme) from the date of commercial operation of the respective transmission asset 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 during 2007-08. The petitioner has also prayed for reimbursement of expenditure from the beneficiaries incurred towards publishing of notices in newspapers and the petition filing fee.
(2.) The investment approval for the transmission scheme was accorded by Board of Directors of the petitioner company vide memorandum dated 13.7.2004 at an estimated cost of Rs. 9212 lakh, which includes IDC of Rs. 482 lakh. Subsequently, revised cost estimate for the transmission scheme was approved by Board of Directors vide memorandum dated 21.10.2008 at an estimated cost of Rs. 13180 lakh which included an IDC of Rs. 268 lakh. The provisional transmission charges for transmission assets covered under the transmission scheme were approved by the Commission in its order dated13.3.2008 in Petition No.7/2008. The dates of commercial operation of the transmission assets as indicated by the petitioner are as under: JUDGEMENT_403_TLET0_20090.htm
(3.) THE details of the apportioned approved cost, the estimated completion cost, etc. of the transmission assets noted at para 1 above are as under: JUDGEMENT_403_TLET0_20091.htm ;


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