POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2005-10-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 31,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Special Energy Meters 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 petitioner had installed the Special Energy Meters in the Southern Region as agreed to in the 110th SREB meeting held on 23.2.1994. The Special Energy Meters have been under commercial operation since 1.4.1998. The total cost of installation was Rs. 2.63 crore which has been funded entirely through internal resources by the petitioner. The Commission approved the tariff for the period 1.4.2001 to 31.3.2004 by its order dated 12.6.2003 in petition No. 42/2002 and for the period prior thereto by order dated 26.7.2002 in petition No. 78/2000. The petitioner has claimed the transmission charges as under: JUDGEMENT_58_TLET0_20050.htm
(3.) THE details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_58_TLET0_20051.htm ;


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