POWER GRID CORPORATION OF INDIA LTD Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2005-8-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 03,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner has filed the present petition for approval of tariff of transmission tariff for (A) HVDC terminal station at Talcher and Kolar related with Pole-II, (B) 400 kV D/C Kolar-Hossur transmission line along with associated bays at Kolar and Hossur, and (C) 400 kV S/C Salem-Udumalpet transmission line along with the associated bay extensions at Salem and Udumalpet etc. under transmission system associated with Talcher Super Power Station Stage-II for the period 1.3.2003 to 31.3.2004.THE tariff is to be regulated based on the terms and conditions for determination of tariff contained in the Commission's notification dated 26.3.2001 (hereinafter referred to as "the notification dated 26.3.2001").
(2.) The investment approval for construction of the transmission system associated with Talcher Super Thermal Power Station Stage-II was accorded by the Central Government in Ministry of Power as per letter dated 9.2.2000 at an estimated cost of Rs.386561.00 lakh (2nd quarter 1998 price level), including IDC of Rs. 39107.00 lakh. The scope of work included: Transmission Lines JUDGEMENT_37_TLET0_20050.htm Sub-stations JUDGEMENT_37_TLET0_20051.htm The apportioned approved cost for the different assets covered in the present petition as indicated by the petitioner are as under:
(3.) THE dates of commercial operation of different assets as given by the petitioner are as hereunder:;


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