POWER GRID CORPORATION OF INDIA LTD Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2005-7-15
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 27,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner, Power Grid Corporation of INdia Ltd has sought approval for tariff for Series Compensation on Panki- Muradnagar 400 kV interconnection in Northern Region for the period 1.2.2004 to 31.3.2004. The tariff is to be regulated based on the terms and conditions 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 the construction of Series Compensation on Panki- Muradnagar 400 kV S/C transmission line was accorded by the Board of Directors of the petitioner company as per Memorandum dated 30.8.2001 at an estimated cost of Rs. 2588.00 lakh, including IDC of Rs. 149.00 lakh, based on 4th quarter 2000 price level. The transmission line has been declared under commercial operation w.e.f. 1.2.2004. The estimated completion cost of these assets is stated to be Rs. 1301.95 lakh.
(3.) THE actual expenditure up to date of commercial operation, that is, 1.2.2004 is Rs. 1257.30 lakh. Based on the estimated completion cost, the petitioner has claimed transmission tariff for the period from 1.2.2004 to 31.3.2004 as per the following details:;


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