POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-5-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 03,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 315 MVA 400/230 kV Auto Transformer-3 at Hyderabad and one 50 MVAR Reactor at Cuddapah (the transmission assets) under Central Transmission Project Augmentation in Southern 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 Board of Directors of the petitioner company in its meeting held on 18.3.1994 accorded the approval for Central Transmission Project augmentation, under its delegated powers for capital outlay of Rs. 3857.00 lakh, including IDC of Rs. 350.00 lakh for the transmission assets The annual transmission charges from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 20.2.2004 in Petition No.53/2002 at a cost of Rs. 834.38 lakh and Rs. 713.20 lakh for 315 MVA 400/230 kV Auto Transformer along with associated equipment at Hyderabad sub-station and 50 MVAR Reactor along with associated equipments at Cuddapah sub-station, respectively. The capital cost considered included FERV for the period up to 31.3.2001.The date of commercial operation of the respective transmission assets are as stated below: JUDGEMENT_176_TLET0_20060.htm
(3.) THE petitioner has claimed the transmission charges as under: (Rs. in lakh) JUDGEMENT_176_TLET0_20061.htm ;


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