NORTH EASTERN ELECTRIC POWER CORPORATION LTD. Vs. ASSAM POWER DISTRIBUTION COMPANY LTD. AND ORS.
LAWS(ET)-2015-9-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 28,2015

North Eastern Electric Power Corporation Ltd. Appellant
VERSUS
Assam Power Distribution Company Ltd. And Ors. Respondents

JUDGEMENT

- (1.) THE petitioner has filed this petition for revision of tariff for 2009 -14 based on truing -up of the capital expenditure including additional capital expenditure incurred during the financial years 2009 -10 to 2013 -14 in respect of Ranganadi Hydro Electric Project (405 MW) (hereinafter referred to as "the generating station") of North Eastern Electric Power Corporation Ltd., in terms of Regulation 6(1) of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred to as "the 2009 Tariff Regulations").
(2.) THE project comprises of three units of 135 MW capacity each and is a run of the river scheme with pondage having a Head Race Tunnel and a surface Power House. The tail race discharge of the generating station is diverted to Dikrong River through an open channel of 56 in length. The date of commercial operation of the respective units of the generating station is as under: The tariff of the generating station for the period 2009 -14 was determined by the Commission by order dated 10.5.2011 in Petition No. 296/2009 based on the opening capital cost of Rs. 145849.72 lakh as on 1.4.2009. The annual fixed charges approved by the Commission vide order dated 10.5.2011 is as under:
(3.) CLAUSE (1) of Regulation 6 of the 2009 Tariff Regulations provides as under: "6. Truing up of Capital Expenditure and Tariff (1) The Commission shall carry out truing up exercise along with the tariff petition filed for the next tariff period, with respect to the capital expenditure including additional capital expenditure incurred up to 31.3.2014, as admitted by the Commission after prudence check at the time of truing up. Provided that the generating company or the transmission licensee, as the case may be, may in its discretion make an application before the Commission one more time prior to 2013 -14 for revision of tariff.";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.