POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-12-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 21,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of provisional transmission tariff for Neelamangala-Mysore 400 kV D/C transmission line along with 2 x 315 MVA, 400/220 kV Mysore sub-station and bay extension at Neelamangala (KPTCL) 400/220 sub-station (the transmissions system) from 1.5.2006 to 31.3.2009 in Southern Region.
(2.) The investment approval for the transmission system was accorded by Board of Directors of the petitioner company vide Memorandum dated 22.8.2003 at an estimated cost of Rs. 15493 lakh, which included IDC of Rs. 1488 lakh. The transmission system was to be completed by August 2006, but has been declared under commercial operation w.e.f. 1.5.2006, that is 4 months ahead of the schedule. The petitioner has explained that during 139th meeting of SREB, preponment of commissioning of asset was discussed and agreed to by all the constituents. The details of capital expenditure submitted by the petitioner are as follows: JUDGEMENT_182_TLET0_20060.htm
(3.) THE petitioner has claimed the following transmission charges based on the capital cost of Rs. 14027.15 lakh as on the date of commercial operation: JUDGEMENT_182_TLET0_20061.htm ;


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