POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2009-4-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 02,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for revision of transmission tariff on account of additional capital expenditure incurred during 2006-07 and 2007-08 for LILO of one circuit of 132 kV D/C Siliguri-Rengit at Gangtok (hereinafter referred to as "the transmission line") in Eastern Region, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations").
(2.) The investment approval for the transmission line was initially accorded by the Board of Directors of the petitioner company vide letter dated 29.1.2002 at an estimated cost of Rs. 4079 lakh, which included IDC of Rs. 376 lakh. The revised cost estimate of the transmission line was approved by the Board of Directors of the petitioner company vide letter dated 17.1.2006 at Rs. 4646 lakh, which included IDC of Rs. 197 lakh. The transmission charges for the transmission line were approved by the Commission in its order dated 15.10.2007 in Petition No. 12/2007 for the period 1.10.2005 to 31.3.2009 based on capital cost of Rs. 3337.51 lakh as on the date of commercial operation and Rs. 3664.14 lakh as on 31.3.2006, after considering additional capital expenditure of Rs. 326.63 lakh for the period 1.10.2005 to 31.3.2006. The summary of the transmission charges approved by the said order dated 15.10.2007 is extracted hereunder: JUDGEMENT_405_TLET0_20090.htm
(3.) THE relevant details of the approved cost, completion cost etc. of the transmission assets claimed by the petitioner are as under: JUDGEMENT_405_TLET0_20091.htm ;


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