POWER GRID CORPORATION OF INDIA LTD Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2005-7-16
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 21,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner, Power Grid Corporation of INdia Ltd has sought approval for tariff for A(Powergrid)-Agra (UPPCL) 400 kV inter-connection in Northern Region for the period 1.7.2003 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 transmission line was accorded by the Board of Directors of the petitioner company as per Memorandum dated 4.4.2001 at an estimated cost of Rs.4178.00 lakh, including IDC of Rs.241.00 lakh, based on 1st quarter 2000 price level. The scope of work includes: Transmission line 400 kV D/C Agra (Powergrid)-Agra (UPPCL) transmission line 29.52 kms Sub-station (a) Extension of Agra (Powergrid) sub-station line bays: 2 Nos. (b) Extension of Agra (UPPCL) sub-station line bays: 2 Nos The transmission line has been declared under commercial operation w.e.f. 1.7.2003. The estimated completion cost of these assets is stated to be Rs. 3246.99 lakh.
(3.) THE actual expenditure up to 1.7.2003 is Rs. 3174.75 lakh against the approved cost of Rs. 4178.00 lakh. Based on the estimated completion cost of Rs.3246.99 lakh, the petitioner has claimed transmission tariff of Rs. 411.00 lakh for the period from 1.7.2003 to 31.3.2004 as per the following details:;


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