POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2005-10-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 18,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH the present petition, the petitioner, Power Grid Corporation of India Ltd. (PGCIL) has sought approvaltransmission charges for one ICT at Biharshariff in Eastern Region, which was expected to be declared under commercial operation with effect from 1.10.2003.
(2.) The Commission by its order dated 10.12.2003 had allowed the annual transmission charges @ 122.48 lakh on provisional basis from the date of commercial operation. The petitioner was also directed to file the amended petition for approval of tariff based on the audited accounts as on the date of commercial operation. The ICT at Biharshariff had been commissioned on 1.4.2004 for which the petitioner has made a separate application for approval of tariff (Petition No. 73/2005) for the period 1.4.2004 to 31.3.2009 based on the revised norms applicable for the said period. The application is under consideration of the Commission.
(3.) ACCORDINGLY, the present petition is disposed of with further direction, that the provisional transmission charges approved by order dated 10.12.2003 shall continue to apply till such time tariff is determined in Petition No. 73/2005.;


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