POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD.
LAWS(APTE)-2009-7-1
APPELLATE TRIBUNAL FOR ELECTRICITY
Decided on July 17,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this petition, the petitioner seeks approval for incentive based on availability of the transmission system of Southern Region for the year 2008 -09 in terms of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, as amended from time to time. The petitioner has claimed incentive for the year 2008 -09 as per the following details: -- - S. No. Transmission System Elements Pro -rata equity Availability Incentive (%) Incentive claimed (Rs. in lakh) in % (Rs. in lakh)-- - 1. Intra -regional AC transmission system-- - AC transmission system of 139161.39 99.54 1.54 2143.09 Southern Region-- - 2. Intra -Regional HVDC System-- - HVDC Talcher -Kolar 53117.78 99.23 4.23 2246.88 Transmission System-- - 3. Inter -Regional AC System-- - Ramagundam -Chandrapur-- - (Bhadrawati) Stage I and 1211.75 99.80 1.08 21.81 II (SR -WR)-- - Jeypore -Gazuwaka Ckt. I and II (SR -ER) 5475.77 99..94 1.94 106.23-- - 4. Inter -regional HVDC System-- - Bhadrawati back -to -back I and II (SR -WR) 3958.57 99.12 4.12 163.09-- - Gazuwaka back -to -back 15150.10 99.63 4.63 701.45 (SR -ER)-- - 5. Bilateral KSEB Transmission System-- - Kayamkulam Transmission System 1776.39 99.71 1.71 30.38-- - Total 219851.74 5412.93-- - I.A. No. 26/2008
(2.) THIS interlocutory application has been filed for an ad interim order to permit the petitioner to realize incentive based on availability of transmission system as claimed in the main petition. I.A. heard after notice to the respondents. None was present.
(3.) WE direct that the petitioner, as an interim measure, shall be paid 90% of the incentive claimed in the main petition. The provisional incentive payable in respect of Kayamkulam Transmission System shall be claimed from KSEB. As regards the other transmission assets, the provisional incentive shall be shared by the beneficiaries in Southern Region in the same ratio as of the transmission charges for the year 2008 -09.;


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