POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2006-1-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 23,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 220 kV D/C Jallandhar-Hamirpur transmission line with associated bays in Northern Region (the transmission line) 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 and that the reimbursement of expenditure from the beneficiaries towards publishing of notices in newspapers and petition filing fee be approved.
(2.) The revised cost of the transmission line was approved by the Central Government vide Ministry of Power letter dated 13.12.2001 for Rs. 4308.00 lakh, including IDC of Rs. 414.00 lakh. The date of commercial operation of the transmission line with line length of 248 ckt-kms (for O&M) is 1.9.2001. The annual transmission charges for the period from 1.9.2001 to 31.3.2004 were decided by the Commission in its order dated 21.2.2005 in petition No. 10/2002 at a gross block of Rs. 4117.70 lakh.
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_125_TLET0_20060.htm ;


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