POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-11-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 27,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval of charges for Unified Load Despatch & Communication Scheme (hereinafter referred to as "the Scheme") in Eastern Region for the period from 1.9.2005.
(2.) The petitioner has also filed interlocutory application for ad interim ex parte order permitting the petitioner to charge the provisional tariff on monthly basis as claimed in the main petition. The investment approval and expenditure sanction for the Scheme was accorded by the Central Government in Ministry of Power by its letter dated 4.9.1998 at an estimated cost of Rs. 29001 lakh, including IDC of Rs. 6305 lakh. Subsequently, the Central Government vide its letter dated 2.4.2003, accorded its fresh approval to the Revised Cost Estimate of Rs. 39651 lakh, including IDC of Rs. 5469 lakh consisting of (i) Power Grid's portion of Rs. 38741 lakh, including IDC of Rs. 5254 lakh and (ii) SEB's portion of Rs. 910 lakh, including IDC of Rs. 215 lakh based on 2nd quarter 2002 price level. The Scheme was to be commissioned by June 2005, but has been declared under commercial operation on 1.9.2005 and thus there is an over all delay of two month. The petitioner has explained that the delay in completion was due to the condition stipulated in the TEC issued by the CEA that consent of beneficiaries for participating in the Scheme as well as sharing of cost was obtained by way of signing of MOUs before taking up implementation of project. Despite onsistent persuasion at levels of the petitioner, CEA and Ministry of Power, the signing of MOUs could not be completed before August 2000 causing delay of 27 months in finalization of contracts for various equipments packages.
(3.) THE details of capital expenditure submitted by the petitioner are as follows: JUDGEMENT_219_TLET0_20060.htm ;


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