POWER GRID CORPORATION OF INDIA LTD Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2005-12-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 14,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD the representatives of the petitioner present at the hearing. We have also heard Shri K. Srinivasa Rao, Member-Secretary, SREB who was present in connection with another case.
(2.) The incentive for the year 2001-02 in respect of Kayamkulam Transmission System has been claimed based on Member Secretary, SREB's availability certificate dated 30.4.2002 and incentive for the year 2002-03 based on the availability certificate dated 22.5.2003. While certifying availability, Member Secretary has stated that the certificates are valid subject to vetting by the Commission in regard to value of SIL assumed by the petitioner in computation of availability in view of certain objections raised by KSEB. Neither any letter from KSEB has been kept on record nor the gist of the objections raised has been given. Shri K. Srinivasa Rao, Member Secretary, SREB stated that he would have a relook on the availability certificates and issue fresh certificates, if necessary, within two months. In the alternative, he will furnish the necessary clarifications regarding the value of SIL applicable for computation of availability, and if necessary after consulting CEA. The petitioner is directed to place on record, the fresh availability certificates or the clarifications as per the preceding para given by Member Secretary, SREB latest by 15.2.2006.
(3.) LIST these petitions on 14th February 2006.;


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