POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-1-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 05,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for the transmission system associated with Farakka (I & II) STPS (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 revised cost estimate for the transmission system were approved by the Central Government in Ministry of Power under letters dated 19.8.1997 at a total cost of Rs. 28589.00 lakh, including FERV component of Rs. 5798.00 lakh. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 for the transmission system were decided by the Commission in its order dated 4.8.2003 in Petition No. 12/2002 at a gross block of Rs. 32313.96 lakh, including additional capitalization of Rs. 1712.96 lakh from 1997 to 2001 on account of FERV.
(3.) THE transmission lines included in the transmission system, and the date of commercial operation of the respective transmission line is as stated below: JUDGEMENT_117_TLET0_20060.htm ;


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