POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2005-9-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 07,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for additional converter transformer (spare) for Rihand-Dadri Bi-pole 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_32_TLET0_20050.htm The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_32_TLET0_20051.htm
(3.) THE additional converter transformer was declared under commercial operation on 1.10.2000. THE annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 23.1.2003 in petition No 70/2002, and for the period from 1.10.2000 to 31.3.2001 by order dated 31.5.2002 in petition No 19/2001.;


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