POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 04,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 315 MVA ICT-III along with associated bay equipment at Nagarjunasagar sub-station (the transmission system) 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.) Ministry of Power in terms of its letter dated 19.3.1998, conveyed to the petitioner its approval to establish, operate and maintain 315 MVA, 400/220 kV transformer-3 at Nagarjunasagar sub-station. In view of the emergent requirement, the project was put into commercial operation with effect from 1.8.1999 by taking the transformer on loan from APTRANSCO. Subsequently, the transformer on procurement was returned to APTRANSCO. Ministry of Power, later on by its letter dated 13.1.2000 accorded its approval for completion of the project at a cost of Rs. 8.81 crore, including IDC of Rs. 0.49 core. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 25.6.2003 in Petition No. 41/2002 at a gross block of Rs. 767.24 lakh including additional capitalization on account of FERV of Rs. 29.26 lakh for the period up to 31.3.2001.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_118_TLET0_20060.htm ;


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