POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRANSMISSION COMPANY LTD
LAWS(ET)-2009-5-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 27,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of tariff for 400 kV Bina- Nagda D/C transmission line along with associated bay equipment at Nagda and Bina (the transmission line) in Western Region from 1.11.2007 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. 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 line was accorded by Board of Directors of the petitioner company vide its Memorandum dated 13.7.2004 at an estimated cost of Rs. 26693 lakh, which includes IDC of Rs. 1467 lakh. Subsequently, approval for the revised cost estimate was accorded by Board of Directors vide letter dated 3.12.2007 for an estimated cost of Rs. 38780 lakh, which included IDC of Rs. 2163 lakh. The transmission line was declared under commercial operation on 1.11.2007. The provisional transmission charges for transmission line were approved by the Commission in its order dated 22.1.2008 in Petition No. 162/2007 based on actual expenditure of Rs. 32319.64 lakh which was stated to be on the date of the commercial operation. The approved cost and other details of cost submitted by the petitioner are as under: JUDGEMENT_410_TLET0_20090.htm
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_410_TLET0_20091.htm ;


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