POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD
LAWS(ET)-2006-4-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on April 25,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application is made for approval of transmission charges for 400 kV D/C Rihand-Allahabad, Allahabad-Mainpuri and Mainpuri-Ballabgarh transmission lines with associated bays under Rihand Stage-II transmission system (the transmission lines) in Northern Region.
(2.) The investment approval and expenditure sanction for the transmission system was accorded by the Ministry of Power under letter dated 9.12.2002 at an estimated cost of Rs. 104444.00 lakh (2nd quarter, 2002 price level), which includes IDC of Rs. 15749.00 lakh. The transmission lines covered in the present petition have been declared under commercial operation w.e.f. 1.6.2005. The petitioner has accordingly claimed provisional transmission charges from the date of commercial operation. The estimated completion cost of the transmission lines is stated to be Rs. 61512.71 lakh. The actual expenditure up to the date of commercial operation, that is, 1.6.2005 was Rs. 59108.25 lakh as per the Chartered Accountant's certificate dated 5.11.2005 placed on record by the petitioner and the balance estimated expenditure is stated to be Rs. 2404.46 lakh. The annual transmission charges claimed by the petitioner are given hereunder: JUDGEMENT_179_TLET0_20060.htm
(3.) THE petitioner has claimed transmission charges based on the capital cost of Rs. 59108.25 lakh as on the date of commercial operation. THE petitioner has published notices in the newspapers on the provisional tariff proposal in accordance with the procedure specified by the Commission.;


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