POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-14
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 14,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 400 kV D/C Vijaywada-Nellore transmission line, 400 kV D/C Nellore-Sriperumbudur transmission line, new 400 kV Switching station at Nellore and extension of Vijaywada and Sriperumbudur sub-stations (the transmission system) 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. 26/2005 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 system at an estimated cost of Rs. 39628.00 lakh, including IDC of Rs. 2900.00 lakh was accorded by the Central Government vide letter dated 5.2.2001. The date of commercial operation of the transmission asset is 1.3.2003. The details of line length of the transmission lines covered in the transmission system are given hereunder: Transmission Line Line length in ckt-kms (For O & M) JUDGEMENT_127_TLET0_20060.htm
(3.) THE annual transmission charges for the period from 1.3.2003 to 31.3.2004 were decided by the Commission in its order dated 16.3.2005 in petition No. 123/2002 at a gross block of Rs. 33,116.13 lakh.;


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