POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-11-9
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 Western Region for the period from 1.2.2006. THE petitioner also seeks reimbursement from the beneficiaries of the expenditure incurred towards publishing of notices in the newspapers and the petition filing fee.
(2.) At the outset it is necessary to observe that the Scheme has been designed to strengthen the load despatch infrastructure in Western Region. The Scheme covers investment in WRLDC and SLDCs in the beneficiary States. The scope of the present petition, therefore, covers determination of fees and charges for Western Regional Load Despatch Center under Sub-section (4) of Section 28 of the Electricity Act, 2003. We, therefore, proceed on that basis. The investment approval and expenditure sanction for the scheme was accorded by the Central Government in Ministry of Power by its letter dated 5.2.2001 at an estimated cost of Rs. 26218.00 lakh, including IDC of Rs. 4699.00 lakh, consisting of (i) Power Grid's portion of Rs. 25482.00 lakh, including IDC of Rs. 4558.00 lakh and (ii) SEB's portion of Rs. 736.00 lakh, including IDC of Rs. 141.00 lakh based on 2nd quarter 2000 price level. The scheme was to be commissioned by February 2005 2004, but have been declared under commercial operation on 1.2.2006. 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 singing of MOUs with the beneficiaries before taking up implementation of project. Despite consistent persuasion at level of the petitioner, CEA and Ministry of Power, the signing of MOUs could not be completed before August 2002 causing delay of 19 months in finalization of contracts for various equipments packages.
(3.) THE details of capital expenditure submitted by the petitioner are as follows: JUDGEMENT_220_TLET0_20060.htm ;


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