POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-4-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 25,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 50 MVAR Reactor with associated equipment at Chandrapur sub-station (the transmission system) in Western 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 Board of Directors of the petitioner company accorded investment approval for implementation of the transmission system in its 32nd meeting held on 18.3.1994 at an estimated cost of Rs. 630.00 lakh. The date of commercial operation of the transmission system is 1.4.1997. The tariff for the period up to 31.3.2001 was approved by the Commission in its order dated 6.6.2002 in petition No. 52/2001 at a cost of Rs. 391.41 lakh. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 31.7.2003 in Petition No.48/2002 at a gross block of Rs.439.67 lakh, which included FERV up to 31.3.2001.
(3.) THE petitioner has claimed the transmission charges as under:;


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