POWER GRID CORPORATION OF INDIA LIMITED Vs. NUCLEAR POWER CORPORATION OF INDIA LTD
LAWS(ET)-2006-4-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 25,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of provisional transmission charges for 400 kV Tarapur-Padghe Ckt-I including bay extension at Padghe sub-station associated with Tarapur Atomic Power Station Units III and IV (the transmission asset) iin Western Region.
(2.) The investment approval for the transmission system was accorded by the Board of Directors of the petitioner company under Memo dated 22.10.2002 at an estimated cost of Rs.23702.00 lakh (2nd quarter, 2002 price level), which includes IDC of Rs. 21.76 crore. The Board of Directors of the petitioner company accorded approval for the revised cost estimate of Rs. 28587.00 lakh. The apportioned cost of the transmission asset is stated to be Rs. 6715.01 lakh. The transmission asset covered in the present petition have been declared under commercial operation w.e.f. 1.3.2005. The petitioner has accordingly claimed provisional transmission charges from the date of commercial operation. The estimated completion cost of the transmission asset is stated to be Rs. 6598.58 lakh. The actual expenditure up to the date of commercial operation, that is, 1.3.2005 was Rs. 6059.72 lakh as per the Chartered Accountant's certificate dated 25.7.2005 placed on record by the petitioner and the balance estimated expenditure is stated to be Rs. 538.86 lakh. The annual provisional transmission charges claimed by the petitioner are given hereunder: JUDGEMENT_170_TLET0_20060.htm
(3.) THE petitioner has claimed provisional transmission charges based on the capital cost of Rs. 6059.72 lakh as on the date of commercial operation. THE petitioner has published notices in the newspapers on the provisional tariff proposal in accordance with the procedure specified by the Commission. 2;


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