POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-10-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 19,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Kakrapar 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 transmission system for evacuation of power from Kakrapar Atomic Power Project in Western Region was approved by Central Government in Department of Atomic Energy vide letter dated 24.1.1991 at an estimated cost of Rs. 5700.00 lakh. The implementation of the transmission system was commenced by Nuclear Power Corporation, but was subsequently completed by the petitioner. The scope of work included in the transmission system and the dates of commercial operation of the respective lines are as stated below: JUDGEMENT_55_TLET0_20050.htm The tariff for the transmission system for the period ending 31.3.2001 was notified by Ministry of Power vide its notification dated 14.5.1999 at a cost of Rs. 4971.00 lakh. The Commission approved the tariff for the period 1.4.2001 to 31.3.2004 by its order dated 16.7.2003 in petition No. 46/2002.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_55_TLET0_20051.htm ;


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