POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 31,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of provisional transmission charges for 400 kV S/C Hyderabad-Kurnool-Gooty and Gooty-Neelmangala lines along with bay extensions and equipment at Hyderabad, Kurnool & Gooty associated with amagundam-III transmission system (the transmission system) in Southern Region.
(2.) The administrative approval and expenditure sanction for the scheme for strengthening of grid system and evacuation of power from Ramagundam Stage-III in Southern Region was accorded by the Ministry of Power vide letter dated 29/30.8.2001 at an estimated cost of Rs.390.12 crore, which includes IDC of Rs. 42.04 crore. The details of the assets covered in the present petition and their scheduled date are as under: JUDGEMENT_138_TLET0_20060.htm The details of estimated completion cost of the transmission assets are as under: JUDGEMENT_138_TLET0_20061.htm
(3.) THE annual provisional transmission charges claimed by the petitioner are given hereunder: JUDGEMENT_138_TLET0_20062.htm ;


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