POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-1-4
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 the second 400/220 kV, 315 MVA transformer at Jeypore substation (the transmission asset) in Eastern Region for the period from 1.4.2004 to 31.3.2009 and impact of additional capitalisation during 2001-04., 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 allowed additional capitalization for the capital expenditure during 2001-2004 after date of commercial operation and the return on equity thereon, and that the reimbursement of expenditure from the beneficiaries towards publishing of notices in newspapers and petition filing fee be approved.
(2.) I.A. No. 69/2005 has also been filed for approval of additional capital expenditure incurred during the 2001-04, which was heard with main petition after notice. The administrative approval and expenditure sanction for the transmission asset was accorded by the Central Government in Ministry of Power vide its letter dated 2.11.1999 at an estimated cost of Rs. 876.00 lakh, including IDC of Rs. 79.00 lakh, based on 3rd quarter 1998 price level. The date of commercial operation of the transmission asset is 1.10.2002.
(3.) THE annual transmission charges for the period from 1.10.2002 to 31.3.2004 were decided by the Commission in its order dated 9.3.2005 in petition No. 139/2002 at a gross block of Rs. 747.73 lakh.;


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