POWER GRID CORPORATION OF INDIA LTD Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2005-9-14
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 07,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner has filed the present petition for approval of transmission tariff for [A] 400 kV Meerut-Mandola Ckt-I alongwith associated bays at Meerut and Mandola sub-stations, [B] 400 kV Meerut-Mandola Ckt-II along with associated bays at Meerut and Mandola sub-station, [C] ICT-II along with associated bays at Meerut sub-station, and [D] ICT-III along with associated bays at Meerut sub-station for the period up to 31.3.2004 from the date of commercial operation of the respective asset. THE tariff is to be regulated based on the terms and conditions for determination 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 construction of the transmission system associated with Tehri Hydroelectric Project was accorded by the Central Government in Ministry of Power as per letter dated 20.8.2002 at an estimated cost of Rs. 70229.00 lakh, including IDC of Rs. 13601.00 lakh. The scope of the transmission system included: Transmission Lines (i) Tehri - Meerut 800 kV S/C (Ckt-I) line -180 Ckt km (ii) Tehri- Meerut 800 kV S/C (Ckt-II) line -182 Ckt km (iii) Meerut-Mandola 400 kV D/C line -120 Ckt km (iv) Meerut-Muzaffarnagar 400 kV S/C line -37 Ckt km Sub-stations (i) 400 /220 kV Meerut sub-station. (ii) Extension of 400 k V Mandola and Muzaffarnagar sub-station. The apportioned approved cost of the assets covered in the present petition as indicated by the petitioner are as under:
(3.) THE dates of commercial operation of different assets as given by the petitioner are as hereunder:;


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