POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2009-4-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 24,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of final transmission tariff for (i) Gooty-Raichur 400 kV D/C transmission line along with bay extensions at Gooty and Raichur including 1st additional capitalization from the date of commercial operation to 31.3.2008 (Asset-I) and (ii) revision of transmission tariff for 2nd additional capital expenditure incurred during 2006-07 and 2007-08 in respect of Neelmangala-Somanahally 400 kV D/C line along with bay extension (Asset-II) under scheme for system strengthening-III (the transmission scheme) of Southern Region Grid in Southern Region, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations"). THE petitioner has also prayed for reimbursement of the petition filing fee and other expenditure .in connection with the filing of the petition.
(2.) The investment approval for the transmission scheme was accorded by Ministry of Power vide its letter dated 26.10.2004 at an estimated cost of Rs. 28478 lakh, which includes IDC of Rs. 801 lakh. The details of the respective transmission asset, their dates of commercial operation and apportioned approved cost as indicated by the petitioner are as under: JUDGEMENT_408_TLET0_20090.htm
(3.) THE provisional transmission charges for Asset-I were approved by the Commission in its order dated 16.7.2007 in Petition No. 64/2007.THE transmission charges after considering additional capital expenditure from the date of the commercial operation to 31.3.2007 for Asset-II were approved by the Commission in its order dated 8.2.2008 in Petition No. 128/2007 for the period 1.5.2007 to 31.3.2009 based on capital cost of Rs. 4210.87 lakh .;


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