POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-11-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 21,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of transmission charges for LILO of one circuit of 132 k V D/C Siliguri-Rangit transmission line at Gangtok (the transmission assets) in Eastern Region.
(2.) The investment approval for the transmission assets was accorded by the Board of Directors of the petitioner company vide letter dated 29.1.2002 at an estimated cost of Rs. 4079 lakh, which included IDC of Rs. 376 lakh. The revised cost estimate of the transmission assets was approved by the Board of Directors of the petitioner company vide letter dated 29.1.2002 at Rs. 4646 lakh, which included IDC of Rs. 197 lakh. The transmission assets were to be commissioned by July 2004, but have been declared under commercial operation w.e.f. 1.10.2005. The petitioner has explained that the delay in completion was due to the delay in handing over the land by the authorities to the petitioner and ROW problem and hindrance in works by local people. The petitioner has further explained that land acquisition process was delayed on account of non-availability of forest land for compulsory afforestation, forest clearance and getting approval for transfer of land. The petitioner has submitted that the reasons for delay were beyond its control. The details of capital expenditure submitted by the petitioner are as follows: JUDGEMENT_205_TLET0_20060.htm
(3.) THE petitioner has claimed the following transmission charges based on the capital cost of Rs. 3327.73 lakh as on the date of commercial operation: JUDGEMENT_205_TLET0_20061.htm ;


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