POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2009-1-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 23,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of tariff for 400 kV D/C RAPP-Kankroli transmission line along with associated bays and 400/220 kV 315 MVA ICT-II along with associated bays and two Nos. 220 kV line bays at Kankroli sub-station (the transmission asset) under RAPP 5 & 6 transmission system (the transmission system) in Northern Region for the period from 1.4.2008 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. 20.39 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 vide its letter dated 3.6.2005 at an estimated cost of Rs. 49945 lakh which includes IDC of Rs. 2238 lakh. Subsequently, the approval of revised cost estimate was accorded by the Board of Directors of the petitioner company vide Memorandum dated 29.12.2008 at an estimated cost of Rs. 62665 lakh including IDC of Rs. 4088 lakh. The transmission asset has been declared under commercial operation w.e.f.1.4.2008. The apportioned approved cost and other details of cost submitted by the petitioner are as under: xxxxx
(3.) THE petitioner has claimed the transmission charges as under: xxxxx ;


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