POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2009-3-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 19,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for revision of transmission tariff for additional capital expenditure incurred during 2006-07 and 2007-08 in respect of LILO of Kolaghat-Rengali 400 kV S/C transmission line at Baripada and establishment of New 400/220/132 kV sub-station at Baripada (the transmission assets) in Eastern Region for the period from 1.4.2006 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 assets was accorded by the Board of Directors of the petitioner company vide its letter dated 5.12.2001 at an estimated cost of Rs. 6624.00 lakh, including IDC of Rs. 544.00 lakh. The transmission assets were declared under commercial operation on 1.7.2005. The transmission charges for the transmission assets were approved by the Commission in its order dated 15.10.2007 in Petition No. 1/2007 for the period 1.7.2005 to 31.3.2009 based on capital cost of Rs. 4747.22 lakh as on the date of commercial operation and Rs. 5036.88 lakh as on 31.3.2006, considering additional capital expenditure of Rs. 289.66 lakh for the period 1.7.2005 to 31.3.2006 . The summary of the transmission charges approved by the said order dated 15.10.2007 is extracted hereunder: xxxxx
(3.) THE relevant details of the approved cost, completion cost etc. of the transmission assets claimed by the petitioner are as under: xxxxx ;


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