POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2005-9-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 06,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 400 KV S/C Chamera I - Kishenpur transmission line in Northern 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 above line (100.23 Km) was set up by the petitioner under Chamera I HEP Transmission System. The assets covered in this petition also include its terminal bays, one each at Chamera I HEP (NHPC) and Kishenpur sub-station (PGCIL). The line has subsequently been looped-in-looped-out at Chamera-II HEP. This LILO work is however covered in a separate tariff petition. The petitioner has claimed the transmission charges as under: JUDGEMENT_35_TLET0_20050.htm
(3.) THE details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_35_TLET0_20051.htm ;


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