POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRANSMISSION COMPANY LTD
LAWS(ET)-2009-1-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 23,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of tariff for LILO of 400 kV S/C Korba (STPS)-Raipur (MSEB) transmission line at Sipat (the transmission line) forming part of the transmission system associated with Sipat STPS, Stage-I (the transmission system), in Western Region from 1.5.2006, the date of commercial operation, 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 of Rs. 28.21 lakh during 2006-07. THE petitioner has also prayed for the reimbursement of expenditure from the beneficiaries incurred towards publishing notices in the newspapers and the petition filing fee.
(2.) The administrative approval and expenditure sanction for the transmission system was accorded by Ministry of Power under its letter dated 10.12.2003 at an estimated cost of Rs. 167298 lakh, which was revised to Rs. 233114 lakh under Ministry of Power letter dated 5.3.2008. The provisional transmission charges for the transmission line, declared under commercial operation on 1.5.2006, were approved by the Commission in its order dated 16.1.2007 in Petition No. 121/2006. The present petition is for approval of final tariff. The apportioned approved cost and other details of cost submitted by the petitioner are as under: JUDGEMENT_385_TLET0_20090.htm
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_385_TLET0_20091.htm ;


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