POWER GRID CORPORATION OF INDIA LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-9-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 14,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner seeks approval for incentive for the year 2003-04 based on availability for the transmission system in the Western Region, in terms of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2001 (the regulations).
(2.) It has been provided in the regulations that in addition to transmission charges, for availability of the transmission system beyond 98% as certified by Member Secretary, REB, the petitioner shall be entitled to incentive at rates specified hereunder: JUDGEMENT_203_TLET0_20060.htm As per the affidavit dated 1.8.2006, the petitioner has claimed incentive from the respondents, as under (Rs. in lakh) JUDGEMENT_203_TLET0_20061.htm
(3.) MEMBER-Secretary , WREB in his letter dated 7.4.2004 has certified the availability of the transmission system in the region and the inter-regional assets during 2003-04 for the transmission system, excluding 220 kV Korba-Budhipadar transmission line at 99.53% by giving weightage of 50% to the availability of inter-regional assets in accordance with the regulations. In respect of the 220 kV Korba-Budhipadar transmission line, availability has been certified at 99.89%. While calculating equity, only 50% of equity for inter-regional assets needs to be added to arrive at total equity for Western Region System. However, this is not applicable to Korba-Budhipadar line as the methodology for sharing of charges for this line is different from other inter-regional 3rd assets. While calculating equity for Korba-Budhipadar transmission line, 2/of the equity of the line has been taken for WR System. Therefore, availability as well as equity of this line has been calculated separately.;


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