POWER GRID CORPORATION OF INDIA LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-3-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 16,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for Korba-Budhipadar transmission system (the transmission system) an inter-regional link between Eastern and Western Regions 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 approval for revised cost estimate of Rs.3553 lakh, including IDC of Rs.120 lakh for the transmission system was accorded by the Board of Directors of petitioner company vide its memorandum dated 10.3.2000. The date of commercial operation of the transmission system is 1.9.1999. The transmission system comprises of the 220 kV S/C Budhipadar-Korba line and associated substation bays. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 18.7.2003 in Petition No. 49/2002 at a gross block of Rs. 3012.57 lakh including additional capitalization on account of FERV of Rs. 10.63 lakh for the period 1.9.1999 to 31.3.2001.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_150_TLET0_20060.htm ;


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