POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(APTE)-2009-9-2
APPELLATE TRIBUNAL FOR ELECTRICITY
Decided on September 07,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed for revision of transmission tariff for additional capital expenditure incurred during 2006 -07 and 2007 -08 in respect of transmission elements and their date of commercial operation given in the table below under Rihand Stage -II Transmission System (the transmission system) in Northern Region for the period from 1.4.2006 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: (Rs. in lakh) border=1 cellspacing=0 cellpadding=0 style="font size=11px"> 1.  400 kV D/C Rihand -Allahabad -Mainpuri -Ballabgarh transmission lines with associated bays (Asset -I) 1.6.2005
(2.)   ICT -I at Patiala sub -station, LILO of Nalagarh -Hissar transmission line at Kaithal, 400 kV S/C Patiala -Malerkotla transmission line & ICT -III at Abdullapur sub -station with associated bays (Asset -II) 1.10.2005   ICT - I & II at Kaithal and 4 no 220 kV line bays at Kaithal sub -station (Asset -III) 1.11.2005
(3.)   ICT -II at Patiala sub -station and LILO of one ckt (400 kV) of Nalagarh -Hissar transmission line at Patiala sub -station with associated bays (Asset -IV) 1.12.2005 ;


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