POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2006-2-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on February 24,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for the Kishenpur-Moga Transmission System (the transmission system) in Northern 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.) I.A.No. 30/2005 has been filed for approval of additional capital expenditure incurred during 2001-04 and consequent revision of tariff. This I.A. was heard with main petition after notice. The approval for the revised cost estimate of Rs. 93848.00, including IDC of Rs. 31044.00 lakh for the transmission system was accorded by Ministry of Power vide its letter dated 2.7.2002.
(3.) THE annual transmission charges from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 18.5.2004 in petition No.43/2002 at a total cost of Rs. 84361.41 lakh. THE date of commercial operation of the transmission assets which form the subject matter of the present petition, and the line length and admitted capital cost are as stated below: JUDGEMENT_151_TLET0_20060.htm ;


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