POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 16,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 230 kV S/C Neyveli-Bahoor transmission line with associated bay equipment at Neyveli (the transmission system) in Southern 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 has also prayed that it be permitted to continue the billing o transmission charges on the same basis as charged on 31.3.2004, pending determination of tariff in the present petition and approve the reimbursement of expenditure from the beneficiaries towards publishing of notices in newspapers and petition filing fee.
(2.) I.A. No. 35/2005 has also been filed for approval of additional capital expenditure incurred during the 2001-04, which was heard with main petition after notice. The revised cost of Rs. 1448.00 lakh, including IDC of Rs. 329.00 lakh was approved by the Board of Directors of the petitioner company vide Memorandum dated 22.7.2002. The date of commercial operation of the transmission asset is 1.7.2001.
(3.) THE annual transmission charges for the period from 1.7.2001 to 31.3.2004 were decided by the Commission in its order dated 19.11.2004 in petition No. 50/2000 at a gross block of Rs. 1437.03 lakh.;


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