POWER GRID CORPORATION OF INDIA LIMITED Vs. HARYANA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2006-1-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 27,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for the transmission system associated with Faridabad Gas Based Combined Cycle Power Project (the transmission system) 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 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.) I.A. No. 24/2005 has also been filed for approval of additional capital expenditure incurred during the 2001-2004 and consequent revision of tariff. This IA was heard with main petition after notice. The following assets form part of the transmission system, namely: (a) 220 kV D/C Faridabad-Samaypur transmission line with associated bays, and (b) 220 kV D/C Faridabad-Palla transmission line with associated bays.
(3.) THE investment approval for the transmission system was accorded by the Board of Directors of the petitioner company at the estimated cost of Rs.47.97 crore, including IDC of Rs.3.35 crore under its delegated powers. THE dates of commercial operation of the respective transmission line and its line length are as stated below: JUDGEMENT_136_TLET0_20060.htm ;


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