POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2005-11-16
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 07,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval of transmission charges for NLC Stage -II Transmission System (the transmission system) in Southern 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 NLC Thermal Power Station, Stage-ll in Southern Region was approved by Central Government in Ministry of Coal, in 1990 at an estimated cost of Rs. 367.74 crore, including IDC of Rs. 17.94 crore. The approval for the revised cost estimate of Rs. 427.31 crore, including IDC of Rs. 79.57 crore was subsequently accorded by the Central Government in Ministry of Power vide letter dated 30.7.1998. The scope of work included in the transmission system and the dates of commercial operation of the respective transmission asset are as stated below: JUDGEMENT_57_TLET0_20050.htm The tariff for the transmission system for the period ending 31.3.2001 was notified by Ministry of Power vide its notifications dated 1.12.1998 and 14.5.1999 at a cost of Rs. 404.07 crore. The Commission approved the tariff for the period 1.4.2001 to 31.3.2004 by its order dated 25.6.2003 in petition No. 16/2002.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_57_TLET0_20051.htm ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.