POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-13
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 17,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for LILO of one circuit of existing Neyveli-Trichy 400 kV D/C transmission line at Neyveli TPS-I expansion (the transmission asset) in Southern Region for the period from 1.4.2004 to 31.3.2009 and impact of additional capitalisation during 2001-04., based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations"). THE petitioner has also prayed that it be allowed additional capitalization for the capital expenditure during 2001-2004 after date of commercial operation and approve the return on equity thereon and approve the reimbursement of expenditure from the beneficiaries towards publishing of notices in newspapers and petition filing fee.
(2.) I.A.No. 49/2005 has also been filed for approval of additional capital expenditure incurred during the 2001-2004, which was heard with main petition after notice. . The investment approval for construction of the transmission asset at an estimate cost of Rs. 1114.00 lakh, including IDC of Rs. 52.00 lakh was accorded by the Board of Directors of the petitioner company vide Memorandum dated 29.2.2002. The date of commercial operation of the transmission asset is 1.2.2002.
(3.) THE annual transmission charges for the period from 1.2.2002 to 31.3.2004 were decided by the Commission in its order dated 21.2.2005 in petition No. 57/2002 at a gross block of Rs. 893.27 lakh.;


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