POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH POWER TRANSMISSION COMPANY LTD
LAWS(ET)-2006-12-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 21,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of provisional transmission tariff for Bhadrawati-Chandrapur 400 kV D/C transmission line including bays at Bhadrawati (Power Grid) switching station (Extension) and Chandrapur (MSEB) switchyard (Extension) (the transmissions line) in Western Region from 1.5.2006 to 31.3.2009.
(2.) The investment approval for the transmission line was accorded by Board of Directors of the petitioner company vide letter dated 13.7.2004 at an estimated cost of Rs. 3338 lakh, which included IDC of Rs. 150 lakh. The transmission line was to be completed by March 2007, but has been declared under commercial operation w.e.f. 1.5.2006, that is, 11 month ahead of the schedule. The petitioner has explained that during a meeting of WREB, preponment of commissioning of the transmission line was discussed and agreed to by all the constituents. The details of capital expenditure submitted by the petitioner are as follows: JUDGEMENT_189_TLET0_20060.htm
(3.) THE petitioner has claimed the following transmission charges based on the capital cost of Rs. 2959.50 lakh as on the date of commercial operation: JUDGEMENT_189_TLET0_20061.htm ;


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