POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2009-1-5
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 315 MVA 400/220 kV ICT-I along with associated bays & twin no 220 kV line bays at Kankroli sub-station under RAPP 5 & 6 transmission system (the transmission system) in Northern Region for the period from 1.8.2008 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 Ministry of Power vide its letter dated 3.6.2005 at an estimated cost of Rs. 49945 lakh, including IDC of Rs. 2238 lakh. It has been stated that the revised cost estimate is under approval. The date of commissioning of the transmission asset, its apportioned approved cost and the actual cost as on the date of commercial operation, as given by the petitioner are as under: 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 to the date of commercial operation, the expenditure indicated is based on books of accounts yet to be audited.;


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