POWER GRID CORPORATION OF INDIA LTD Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2006-5-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 04,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval of tariff for 400 kV S/C Jamshedpur- Rourkela transmission line-II (the transmission line) in Eastern 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 has also prayed that the reimbursement of expenditure from the beneficiaries towards publishing of notices in newspapers and petition filing fee be approved.
(2.) The administrative approval and expenditure sanction was accorded by the Board of Directors of the petitioner company as per Memorandum dated 11.10. 2000 at an estimated cost of Rs. 7540.00 lakh, including IDC of Rs. 861.00 lakh, based on 1st quarter 1999 price level. The date of commercial operation of the transmission line with line length of 130 ckt-kms (for O&M) is 1.1.2003. The annual transmission charges for the period from 1.1.2003 to 31.3.2004 were decided by the Commission in its order dated 4.4.2005 in petition No. 113/2002 at a gross block of Rs. 4365.35 lakh as on the date of commercial operation..
(3.) THE petitioner has claimed the transmission charges as under: JUDGEMENT_166_TLET0_20060.htm ;


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