POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-5-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 02,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Vindhyachal Stage-I Additional Transmission System (the transmission system) in Western 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 approval for revised cost estimates of Rs. 79211.00 lakh, including IDC of Rs. 14675.00 lakh was accorded by Ministry of Power vide its letter dated 23.2.2001. The tariff for the period up to 31.3.2001 was approved by the Commission vide its order dated 19.9.2002 in petition No. 70/2000, at the completion cost of Rs. 67685.50 lakh. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 17.7.2003 in Petition No. 66/2002 at a gross block of Rs. 76505.20 lakh which included FERV of Rs. 8819.70 lakh up to 31.3.2001. The transmission system comprising of the following lines with total line length of 2048 ckt-kms was declared under commercial operation on 1.2.1998: i) 400 kV D/C Vindhyachal-Jabalpur transmission line-2 ii) 400 kV D/C Jabalpur-Itarsi transmission line-2 iii) 400 kV D/C Itarsi-Dhule transmission line
(3.) THE petitioner has claimed the transmission charges as under: xxxxx ;


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