POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-5-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 02,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 400 kV Ramagundam Transmission System, including ICT at Khammam and Reactor at Gazuwaka under CTP Augmentation (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 had 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 revised cost estimates for the transmission system were approved by the Central Government in Ministry of Power under letter dated 27.11.1990 at a total cost of Rs.1985.12 crore, including Rs. 1674.62 crore for Ramagundam Super Thermal Power Station and Rs. 310.50 crore for the associated transmission system. Further, the approval for additional assets under augmentation of Central Transmission Project in Southern Region was accorded by the Board of Directors of the petitioner company under its delegated powers vide Memorandum No. C/CP/SQ2-00 dated 12.5.1994 for Rs. 38.57 crore which, inter alia, included implementation of one No. 315 MVA, 400/220 kV Transformer at Khammam and one No. 50 MVAR Reactor at Gazuwaka. The apportioned approved cost of ICT at Khammam and Reactor at Gazuwaka was stated to be Rs. 20.12 crore. In this manner, the total approved cost of the transmission system is Rs. 330.62 crore. The annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 23.10.2003 in Petition No. 26/2002 at a gross block of Rs. 37955.29 lakh including additional capitalization of Rs. 2511.27 lakh on account of FERV for the period up to 31.3.2001.
(3.) THE transmission assets included in the transmission system, the date of commercial operation and line length (for O&M purpose) of the respective transmission lines is as stated below: JUDGEMENT_177_TLET0_20060.htm ;


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