POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2005-11-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 23,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 50 MVA,220/132 kV Auto Transformer-3 at Malda sub-station in Eastern 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 has claimed the transmission charges as under: (Rs. In lakh) 2004-05 2005-06 2006-07 2007-08 2008-09 Depreciation 7.40 7.40 7.40 7.40 7.40 Interest on Loan 0.00 0.00 0.00 0.00 0.00 Return on Equity 18.29 18.29 18.29 18.29 18.29 Advance against 0.00 0.00 0.00 0.00 0.00 Depreciation Interest on Working 2.40 2.49 2.58 2.68 2.78 Capital O and M Expenses 56.24 58.50 60.84 63.26 65.80 Total 84.33 86.68 89.11 91.63 94.27 The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: (Rs. in lakh) 2004-05 2005-06 2006-07 2007-08 2008-09 Maintenance Spares 4.68 4.96 5.25 5.57 5.90 O and M expenses 4.69 4.88 5.07 5.27 5.48 Receivables 14.05 14.45 14.85 15.27 15.71 Total 23.42 24.29 25.17 26.11 27.09 Rate of Interest 10.25% 10.25% 10.25% 10.25% 10.25% Interest 2.40 2.49 2.58 2.68 2.78
(3.) THE date of commercial operation of the above transmission asset is 1.9.1995. THE annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 30.6.2003 in petition No 64/2002, and for the period from 1.9.1995 to 31.3.2001 vide order dated 31.7.2002 in petition No. 67/2000 at completion cost of Rs. 283.46 lakh.;


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