POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2009-4-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 22,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for approval of transmission charges for (i) 3 x 105 MVA 400/220/33 kV ICT-III at Wagoora sub-station (Asset-I) and (ii) 220 kV Zainkot III & IV Bays at Wagoora sub-station (Asset-II) ( collectively ` the transmission assets) under Northern Region Strengthening Scheme-II (the transmission scheme) from the 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 (hereinafter referred to as "the 2004 regulations") after accounting for additional capitalization during 2007-08 for Asset-I. The petitioner has also prayed for reimbursement of expenditure from the beneficiaries incurred towards publishing of notices in newspapers and the petition filing fee.
(2.) The investment approval for the transmission scheme was accorded by Board of Directors of the petitioner company vide Memorandum dated 25.2.2004 at an estimated cost of Rs. 24778 lakh, which included IDC of Rs. 1501 lakh. Subsequently, the approval for revised cost estimate was accorded by Board of Directors vide its letter dated 7.12.2007 at an estimated cost of Rs. 29281 lakh which included IDC of Rs. 1921 lakh. The provisional transmission charges for the Asset-I were approved by the Commission in its order dated 31.10.2007 in Petition No. 120/2007.
(3.) THE details of the apportioned approved cost, the estimated completion cost, etc. of the transmission assets and their dates of commercial operation as indicated by the petitioner are as under: JUDGEMENT_407_TLET0_20090.htm ;


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