POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2009-1-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 22,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for approval of tariff for LILO of two circuits of 400 kV D/C Guzuwaka-Vijaywada transmission line at Vemagiri (APTRANSCO) and extension of 400/220 kV sub-station at Vijayawada (Power Grid) under the System Strengthening Scheme-VI of Southern Region Grid (the scheme) from 1.4.2008 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 the reimbursement of expenditure from the beneficiaries incurred towards publishing notices in newspapers and the petition filing fee.
(2.) The administrative approval and expenditure sanction for the scheme was accorded by Board of Directors of the petitioner company vide Memorandum dated 30.3.2005, read with corrigendum dated 21.4.2005 at an estimated cost of Rs. 11373 lakh, which includes IDC of Rs. 520 lakh. Subsequently, the Board of Directors accorded approval for revised cost estimate of Rs. 12684 lakh vide Memorandum dated 20.10.2008. The scheme has been declared under commercial operation w.e.f.1.4.2008. The petitioner has claimed the transmission charges as under: xxxxx
(3.) THE details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: xxxxx ;


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