IN RE:DETERMINATION OF BENCHMARK CAPITAL COST NORM FOR SOLAR PV POWER PROJECTS AND SOLAR THERMAL POWER PROJECTS APPLICABLE DURING FY 2015-16 Vs.
LAWS(ET)-2015-3-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 31,2015

In Re:Determination Of Benchmark Capital Cost Norm For Solar Pv Power Projects And Solar Thermal Power Projects Applicable During Fy 2015 -16 Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE Commission notified the Central Electricity Regulatory Commission (Terms and Conditions for Tariff determination from Renewable Energy Sources) Regulations, 2012 (hereinafter "the RE Tariff Regulations") on February 6, 2012.
(2.) THE Benchmark Capital Cost Norms as stipulated under Regulation 57(1) for Solar PV power project and under Regulation 61(1) for Solar thermal power project are applicable for solar power projects for the year F.Y. 2012 -13.
(3.) THE first proviso of Regulation 5 of the RE Tariff Regulations, 2012 provides that the Commission may annually review the benchmark capital cost norm for Solar PV and Solar thermal power projects. Under Regulation 5 of RE Tariff Regulations, the Commission vide Order dated 3rd March, 2015, proposed to determine the Benchmark Capital Cost Norm for Solar PV power projects and Solar thermal power projects for the year 2015 -16 (Petition No. 005/SM/2015) and invited comments/suggestions/objections from the stakeholders. Public Notice was issued inviting comments/suggestions/objections on 3rd March, 2015. Last date of submission of comments/suggestions/objections was 18th March, 2015.;


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