POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRADING COMPANY LTD
LAWS(ET)-2009-1-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 09,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of provisional transmission charges for (i) 40% Fixed Series Compensation for Seoni Khandwa Ckt I & II (Asset- I), (ii) 315 MVA, 400/220 kV ICT with associated bays, 220 kV bays associated with Itarsi (PG)-Itarsi (MPPTCL) Ckt-II and 220 kV bays Itarsi (PG)-Bhopal (MPPTCL) Ckt-II (Asset-II) and (iii) 400 kV D/C Raipur-Sipat transmission line (Asset-III) (collectively referred to as "the transmission assets) under Western Region System Strengthening Scheme-I (the scheme) in Western Region from 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 (the 2004 regulations).
(2.) The investment approval for the scheme was accorded by Board of Directors of petitioner company vide its letter dated 12.8.2004, at an estimated cost of Rs. 19921 lakh, including IDC of Rs. 1085 lakh. The scheme was to be completed by November 2007. The date of commercial operation 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 as hereunder: xxxxx
(3.) THE expenditure up to 31.3.2008 has been verified from the audited statement of accounts for the year 2007-08. For the period from 1.4.2008, in case of Asset-II and Asset-III, to the date of commercial operation, the expenditure indicated is based on books of accounts yet to be audited.;


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