POWER GRID CORPORATION OF INDIA LTD Vs. UTTAR PRADESH POWER CORPORATION LIMITED
LAWS(ET)-2006-4-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 25,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner, Power Grid Corporation of INdia Ltd. has sought approval for transmission tariff in respect of 132 kV S/C Mau-Balia transmission line (hereinafter referred to as "the transmission line") in Northern Region for the period 1.5.2003 to 31.3.2004. The tariff is to be regulated based on the terms and conditions of tariff contained in the Commission's notification dated 26.3.2001, (hereinafter referred to as "the notification dated 26.3.2001").
(2.) The investment approval for the transmission line was accorded by the Board of Directors of the petitioner company under Memo dated 14.1.2002 at an estimated cost of Rs. 684.00 lakh which included IDC of Rs. 36.00 lakh. The transmission line was declared under commercial operation on 1.5.2003. The estimated completion cost of transmission line is stated to be Rs 606.56 lakh. The petitioner has sought approval of transmission charges based on cost of Rs. 585.87 lakh as on 1.5.2003 as under: JUDGEMENT_174_TLET0_20060.htm JUDGEMENT_174_TLET0_20061.htm
(3.) THE petitioner has claimed interest on working capital as per the details given below: JUDGEMENT_174_TLET0_20062.htm JUDGEMENT_174_TLET0_20063.htm ;


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