POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-12-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 28,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner seeks approval for incentive. for the years 2001-2002 and 200203 for the transmission system in the Western Region, in terms of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2001 (the regulations).
(2.) It has been provided in the regulations that in addition to transmission charges, for availability of the transmission system beyond 98% as certified by Member Secretary, REB, the petitioner shall be entitled to incentive at rates specified hereunder: JUDGEMENT_107_TLET0_20050.htm As per the affidavits filed, the petitioner has claimed incentive as under from the respondents. JUDGEMENT_107_TLET0_20051.htm
(3.) MEMBER Secretary, WREB in his letter dated 21.7.2003 has certified the availability of the transmission system in the region and the inter-regional asset during 2001-02 for the transmission system, excluding 220 kV Korba-Budhipadar line at 99.63% by giving weightage of 50% to the availability of inter-regional assets in accordance with the regulations and for 220 kV Korba-Budhipadar line at 99.33%. MEMBER-Secretary, WREB in his certificate dated 11.4.2003 has certified the availability of the transmission system in the region during 2002-03 excluding 220 kV Korba-Budhipadar line at 99.53% by giving weightage of 50% to the availability of inter-regional assets in accordance with the regulations and for 220 kV Korba- Budhipadar line at 98.77%. The incentive has been worked out accordingly, considering the availability as certified by the MEMBER-Secretary, WREB. Based on the above, the petitioner shall be entitled as under: JUDGEMENT_107_TLET0_20052.htm ;


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