POWERLINKS TRANSMISSION LTD Vs. POWER GRID CORPORATION OF INDIA LIMITED
LAWS(ET)-2006-12-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 21,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of provisional transmission charges for 400 kV D/C Gorakhpur-Lucknow transmission line ( the transmission line) forming part of the transmission system associated with Tala Hydro Electric Power, East-North interconnector and Northern Region transmission system, (the transmission system).
(2.) The investment approval for the transmission system was accorded by the Ministry of Power under letter dated 2.7.2003 at an estimated cost of Rs. 109964 lakh, which included IDC of Rs. 11390 lakh for the petitioner's portion of work. Subsequently, the revised cost estimate of the transmission system was approved by Ministry of Power under letter dated 20.9.2005 at Rs. 161178 lakh, including IDC of Rs. 12170 lakh for the petitioner's portion, with debt-equity ratio of 70:30. The transmission system was to be completed in July, 2006. The petitioner has completed this transmission line by June 2006 in all respects but due to multiparty coordination at both Central and State Government utility levels, the transmission line could be charged on 23.7.2006 (Ckt-II) and 25.7.2006 (Ckt-I). Accordingly, the transmission line has been declared under commercial operation w.e.f. 1.8.2006.
(3.) THE estimated completion cost of the transmission line is stated to be Rs. 21448.00 lakh. THE actual expenditure up to the date of commercial operation, that is, 1.7.2006 was Rs. 18878.01 lakh as per the Chartered Accountant's certificate dated 27.9.2006 placed on record by the petitioner and the balance estimated expenditure is stated to be Rs. 2569.96 THE provisional transmission charges claimed by the petitioner (inclusive of insurance reserve and licence fee) are given hereunder: JUDGEMENT_185_TLET0_20060.htm ;


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