POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2005-9-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 09,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for ICTs at Kishenpur in Northern Region for the period from 1.4.2004 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"). THE petitioner had also prayed that it be permitted to continue the billing of transmission charges on the same basis as charged on 31.3.2004, pending determination of tariff in the present petition. No other specific relief is prayed for.
(2.) The petitioner has claimed the transmission charges as under: JUDGEMENT_31_TLET0_20050.htm The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_31_TLET0_20051.htm
(3.) ICTS at Kishenpur, which include two banks of 315 MVA, 400/220 kV comprising of 7 x 105 MVA transformers, were declared under commercial operation on 1.10.1997. They are a part of the associated transmission system of Dulhasti HEP. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 31.7.2003 in petition No 37/2002, and for the period up to 31.3.2001 by the Central Government under its notification dated 16.11.1998 and revised by notification dated 7.5.1999.;


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