POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-1-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 14,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for the 400 kV D/C Malda-Bongaigaon transmission line (the transmission line) in Eastern 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.) The revised cost estimates for the Kathalguri Transmission System, of which the transmission line is a part, were approved by the Central Government in Ministry of Power under letter dated 22.3.2001 at a total cost of Rs. 101010.00 lakh. The apportioned approved cost of the transmission line, which was declared under commercial operation on 1.4.2000, is stated to be Rs. 29743.00 lakh. The transmission line is an inter-regional line between Eastern and North-eastern Regions. However, in the present petition we are concerned with the transmission charges payable by the beneficiaries in the Eastern Region as the transmission tariff applicable to North-eastern region is payable @ 35 paise/unit of the energy transmitted in the region. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 13.4.2004 in Petition No. 71/2002 at a gross block of Rs. 29856.58 lakh, including additional capitalization from 1.4.2000 to 31.3.2001 on account of FERV of Rs. 113.56 lakh over the gross block of Rs. 29743.02 lakh earlier considered by the Commission for the period up to 31.3.2001. The line length of the transmission line is 864 ckt-kms as claimed by the petitioner for the purpose of claiming O&M expenses.
(3.) THE petitioner has claimed the total transmission charges as under: JUDGEMENT_115_TLET0_20060.htm ;


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