POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2005-12-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 21,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of provisional transmission charges for 40% Fixed Series Compensation on existing Gooty-Neelmangala 400 kV S/C transmission line and Nagarjunasagar-Cuddaph 400 kV S/C lines-1 & 2 under FSC project (the transmission assets) in Southern Region.
(2.) The Investment approval for provision for 40% Series Compensation (FSC) on both of the existing Nagarjunasagar-Cuddapah 400 kV S/C transmission lines at Cuddapah and also at Gooty end on 2 x S/C 400 kV Gooty -Neelmangala 400 kV transmission line was accorded by the Board of Directors of the petitioner under Memo dated 22.10.2002 at an estimated cost of Rs.57.93 crore (2nd quarter, 2002 price level), which includes IDC of Rs. 4.43 crore, to be completed by October, 2004 ( for the first three FSC) and April, 2005, (for the last FSC). The transmission assets covered in the present petition have been declared under commercial operation w.e.f. 1.11.2004. According to the petitioner, the last Fixed Series Compensation on new S/C 400 kV Gooty-Neelmangala transmission line has been put under commercial operation on 1.5.2005 for which separate petition is to be filed. The estimated completion cost of the transmission assets is stated to be Rs.4401.41 lakh against the apportioned approved cost of Rs.4336.00 lakh. The actual expenditure up to the date of commercial operation, that is, 1.11.2004 was Rs. 4097.57 lakh as per the Chartered Accountant's certificate dated 1.1.2005 placed on record by the petitioner and the balance estimated expenditure is stated to be Rs. 303.84 lakh. The annual provisional transmission charges claimed by the petitioner are given hereunder: (Rs. In lakh) period Annual Transmission Charges 2004-05(Pro-rata) 269.33 2005-06 646.32 2006-07 646.60 2007-08 629.78 2008-09 699.75
(3.) THE petitioner has claimed provisional transmission charges based on the capital cost of Rs. 4097.57 lakh as on the date of commercial operation. THE petitioner has published notices in the newspapers on the provisional tariff proposal in accordance with the procedure specified by the Commission.;


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