POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2005-9-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 09,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Salal Stage II Transmission System in Northern Region for the period from 1.4.2004 to 31.3.2009, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations"). THE petitioner had also prayed that it be permitted to continue the billing of transmission charges on the same basis as charged on 31.3.2004, pending determination of tariff in the present petition. No other specific relief is prayed for.
(2.) The Salal Stage-II Transmission System comprises the following transmission lines, with date of commercial operation indicated against each: ckt-km JUDGEMENT_30_TLET0_20050.htm The transmission system also includes nine (9) 220 kV sub-station bays: four at Kishenpur (PGCIL), three at Sarna (PSEB), and one each at Jammu (PDD, J&K) and Dasuya (PSEB), for the above lines. The petitioner has claimed the transmission charges as under: (Rs. In lakh)
(3.) THE details submitted by the petitioner in support of its claim for interest on JUDGEMENT_30_TLET0_20051.htm ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.