POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-1-11
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 27,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 400 kV D/C Kaiga-Sirsi transmission line along with associated bays (the transmission line) 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.) I.A. No. 34/2005 has been filed for approval of additional capital expenditure for the period 1.4.2001 to 31.3.2004 and consequent revision of tariff. I.A. was heard along with main petition, after notice. The approval for the revised cost estimate (completed cost) of the transmission line of Rs. 57.53 crore was accorded by the Board of Directors of the petitioner company in its 131st meeting held on 13.6.2002. The date of commercial operation of the transmission line with line length of 122.33 ckt-kms (for O&M) is 1.12.1999.
(3.) THE annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 30.6.2003 in petition No. 40/2002 at a gross block of Rs. 5682.84 lakh.;


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