POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-1-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 12,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Dehri- Karamnasa Transmission System (the transmission system) 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 has 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 Investment approval for the cost estimated of Rs. 1174.00 lakh, including IDC of Rs. 46.00 lakh for the transmission system was accorded by the Board of Directors of the petitioner company vide Memorandum No. C/CP/IR/-02 dated 22.10.1997. The date of commercial operation of the transmission system is 1.6.1999. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 5.8.2003 in petition No. 67/2002 at a gross block of Rs. 1039.31 lakh.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_116_TLET0_20060.htm ;


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