NLC TAMIL NADU POWER LIMITED Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH AND ORS.
LAWS(ET)-2015-10-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 13,2015

Nlc Tamil Nadu Power Limited Appellant
VERSUS
Transmission Corporation Of Andhra Pradesh And Ors. Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, NLC Tamilnadu Power Limited (in short 'NTPL') for approval of tariff of NLC Tamilnadu Power Limited Thermal Power Station (2 x 500 MW) ('the generating station/project') for the period from the anticipated date of commercial operation (COD) of Unit -I and Unit -II to 31.3.2019, based on the provisions of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2014 ('the 2014 Tariff Regulations').
(2.) THE petitioner is a joint venture Company of Neyveli Lignite Corporation Limited (NLC) and TANGEDCO and is a subsidiary of NLC Ltd. The said joint venture company was incorporated on 18.11.2005 to implement the power project (coal fired) at Tuticorin and the promoters namely, NLC and TNEB/TANGEDCO share the equity in ratio of 89:11 respectively. This coal based thermal power project is located at Harbour estate of Tuticorin Port Trust and is adjacent to the Tuticorin Thermal Power station in Tamilnadu. The Investment Approval of the project comprising of two units with 500 MW each was sanctioned on 12.5.2008 by the Govt. of India at a cost of Rs. 4909.54 crore at April, 2007 Price Level. As per Govt. of India guidelines, the Revised Cost Estimate (RCE) was submitted and approved on 9.12.2013 by GOI. The approved project cost as per RCE -I is Rs. 6602.74 crore, including IDC, at June, 2013 Price Level. The petitioner has entered into Power Purchase Agreements (PPA) with the respondent beneficiaries and the Ministry of Power, Govt of India has allocated the power generated from this project amongst the respondent beneficiaries on 9.8.2010.
(3.) THE petitioner, in the petition has submitted that the commissioning of Unit -I which was envisaged on 30.4.2015 is anticipated on 15.5.2015 and Unit -II is expected to be commissioned on 31.5.2015. The petitioner has also submitted that the RCE -I I considering the increase in project cost is being prepared and will be submitted to the Govt. of India for approval. The petitioner has further submitted that Unit -I was first test synchronised with oil on 18.2.2015 and full load of 500 MW was attained on 18.3.2015. It has stated that fine tuning of parameters and inspection of various systems are in progress and Unit -I is expected to achieve COD by 15.5.2015. However, the petitioner vide letter dated 29.6.2015 has informed that Unit -I of the generating station has achieved COD on 18.6.2015.;


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