POWER GRID CORPORATION OF INDIA LTD Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2005-11-15
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 09,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner, Power Grid Corporation of INdia Ltd seeks approval for tariff in respect of the Special Energy Meters in Northern Region for the period from 1.5.2002 to 31.3.2004 based on the terms and conditions of tariff notified by the Commission vide notification dated 26.3.2001, hereinafter referred to as "the notification":
(2.) The petitioner has installed the Special Energy Meters in the Northern Region as agreed to in the 114th NREB meeting held on 15.1.1998. NREB agreed to the installation of Special Energy Meters at a total estimated cost of Rs. 904.00 lakh. The Special Energy Meters are under commercial operation since 1.5.2002, the total estimated cost of installation of which works out to Rs. 690.95 lakh. The petitioner has sought approval of transmission charges as under based on the gross block of Rs. 605.24 lakh and Rs. 651.83 lakh for the years 2002-03 and 2003-04 respectively: JUDGEMENT_51_TLET0_20050.htm The details in support of interest on working capital claimed by the petitioner are as given hereunder: JUDGEMENT_51_TLET0_20051.htm
(3.) IN addition, the petitioner has prayed for approval of other charges like INcome Tax, INcentive, Development Surcharge, any statutory taxes, levies, duties, cess, filing fee, late payment surcharge, etc. SCOPE OF WORK;


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