POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-10-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 26,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Kawas Transmission System (hereinafter referred to as "the transmission system") in Western 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_53_TLET0_20050.htm The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_53_TLET0_20051.htm
(3.) THE different lines of the transmission system were declared under commercial operation during March 1992 to December 1992 as given hereunder: JUDGEMENT_53_TLET0_20052.htm 4 "Valthan" sub-station has also been known as "Vav" earlier. One circuit of 220 kV Kawas-Valthan line has been looped-in-looped-out at Ichchapur substation. "Bharuch" sub-station has also been known as "Haldarwa" earlier.;


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