POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2005-7-14
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 13,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner, Power Grid Corporation of INdia Ltd has sought approval for tariff in respect of LILO of 400 kV D/C Bogaigaon-Malda transmission line at Siliguri and sub-station at Siliguri (New) (hereinafter referred to as "the transmission scheme") in Eastern Region for the period 1.8.2003 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 petitioner was entrusted with the implementation of the transmission scheme. The administrative approval and expenditure sanction was accorded by the Central Government in Ministry of Power vide its letter dated 2.6.2000 at an estimated cost of Rs. 63.19 Crore, including IDC of Rs. 9.68 Crore, based on 2nd quarter 1999 price level. As per the investment approval, the project was to be commissioned within 30 months from that date, that is, by December 2002. The actual date of commercial operation of the transmission line is 1.8.2003. The scope of work included: Transmission lines (i) LILO (10 km) of one circuit (the circuit not utilised in Purnea project) of Bongaigaon-Malda 400 kV D/C line at Siliguri sub-station, and (ii) LILO (5 km) of Birpara-Siliguri 220 kV D/C at new sub-station at Siliguri. Sub-station (i) Establishment of Siliguri (new) sub-station with 1x315 MVA, 400/220 kV ICT and associated bays, and (ii) Shifting of 1 No. of 63 MVAR reactor from Malda sub-station to Siliguri 400/220 kV sub-station and installation of the same at Bongaigaon-Siliguri line. The estimated completion cost of these assets is stated to be Rs. 4544.11 lakh. The petitioner has sought approval of transmission charges based on cost of Rs. 4224.73 lakh as on 31.3.2004 as under: JUDGEMENT_38_TLET0_20050.htm
(3.) IN addition, the petitioner has prayed for approval of other charges like Foreign Exchange Rate Variation, INcome Tax, incentive, Development Surcharge, late payment surcharge, other statutory taxes, levies, cess, filing fee, etc in terms of the notification dated 26.3.2001.;


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