POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2006-4-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 28,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for LILO of 220 kV S/C Panki-Naubasta transmission Line (the transmission line) belonging to UPPCL at Kanpur sub-station of PGCIL 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 reimbursement by the beneficiaries of expenditure towards publishing of notices in Newspapers and petition filing fee be approved. No other specific relief is prayed for.
(2.) The revised approval for the cost estimate of Rs. 135.15 crore, including IDC of Rs. 11.93 crore for the Unchahar Transmission System was accorded by the Central Government in Ministry of Power vide letter dated 31.7.2001. The apportioned approved cost for the transmission line is Rs. 950.00 lakh. The date of commercial operation of the transmission line is 1.10.2003 with line length of 29.72 ckt-km. The annual transmission charges for the period from 1.10.2003 to 31.3.2004 were decided by the Commission in its order dated 21.6.2005 in Petition No. 60/2003 at a gross block of Rs. 805.87 lakh as on the date of commercial operation. The petitioner has claimed the transmission charges as under: JUDGEMENT_168_TLET0_20060.htm JUDGEMENT_168_TLET0_20061.htm
(3.) THE details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_168_TLET0_20062.htm JUDGEMENT_168_TLET0_20063.htm ;


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