NTPC LIMITED Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED AND ORS.
LAWS(ET)-2015-8-15
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 26,2015

NTPC LIMITED Appellant
VERSUS
Transmission Corporation Of Andhra Pradesh Limited And Ors. Respondents

JUDGEMENT

- (1.) PETITION No. 320/GT/2013 has been filed by the petitioner for revision of the tariff determined by order dated 28.5.2013 in Petition No. 269/2009 in respect of Talcher Super Thermal Power Station, Stage -II (2000 MW) (the generating station) for the period 2009 -14, after truing -up exercise based on the actual additional capital expenditure incurred for the period 2009 -12 and the projected additional capital expenditure for 2012 -14 in accordance with the proviso to Regulation 6(1) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 ("the 2009 Tariff Regulations').
(2.) DURING the pendency of the above petition, the petitioner filed Petition No. 208/GT/2014 for revision of tariff in respect of the generating station for the period 2009 -14 after truing -up in accordance with Regulation 6(1) of the 2009 Tariff Regulations, based on the actual additional capital expenditure incurred during the period 2009 -14. The generating station with a total capacity of 2000 MW comprises of four units of 500 MW each. The actual dates of commercial operation (COD) of the different units of the generating station are as under:
(3.) THE annual fixed charges determined by order dated 28.5.2013 in Petition No. 269/2009 is as under:;


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