POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRANSMISSION COMPANY LTD
LAWS(ET)-2009-3-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 13,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of provisional transmission charges for 220 kV D/C Vapi-Magarwada transmission line (Asset-I) and 220 kV D/C Vapi-Khardapada transmission line (Asset-II) along with associated bays associated with WRSS-III transmission system (the transmission system) in Western Region from the date of commercial operation of the respective asset to 31.3.2009, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff)Regulations, 2004 (the 2004 regulations).
(2.) The investment approval for the transmission system was accorded by Board of Directors of the petitioner company vide memorandum dated 20.2.2006 at an estimated cost of Rs. 7565 lakh which included IDC of Rs. 219 lakh. The date of commissioning of the respective transmission asset, its apportioned approved cost and the actual cost as on the date of commercial operation, as given by the petitioner are extracted here under: S.No. Name of Asset Date of commercial operation Apportioned approved cost (Rs. in lakh) Capital cost as on date of commercial operation (Rs. in lakh) JUDGEMENT_404_TLET0_20090.htm
(3.) THE expenditure up to 31.4.2008 has been verified from the audited statement of accounts for the year 2007-08. For the period from 1.4.2008 to the date of commercial operation, the expenditure indicated is based on books of accounts yet to be audited.;


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