NTPC LTD. Vs. MADHYA PRADESH POWER MANAGEMENT COMPANY LTD. AND ORS.
LAWS(ET)-2015-8-17
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 31,2015

Ntpc Ltd. Appellant
VERSUS
Madhya Pradesh Power Management Company Ltd. And Ors. Respondents

JUDGEMENT

- (1.) PETITION No. 208/GT/2013 has been filed by the petitioner for revision of tariff determined by order dated 3.5.2012 in Petition No. 247/2010 and order dated 9.4.2013 in Review Petition No. 16/RP/2012 in respect of Korba Super Thermal Power Station Stage -III (500 MW) ("the generating station") for the period 2009 -14, after truing up exercise based on the actual additional capital expenditure for the years 2010 -11 (21.3.2011 to 31.3.2011), 2011 -12 and 2012 -13 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. 305/GT/2014 for revision of tariff in respect of the generating station for the period from 21.3.2011 to 31.3.2014 after truing -up, based on the actual additional capital expenditure incurred for the said period. The tariff of the generating station for the installed capacity of 500 MW was determined by the Commission for the period from 21.3.2011 to 31.3.2014 by order dated 3.5.2012 in Petition No. 247/2010. However, the tariff determined by the said order was made applicable for 425 MW sold through long term PPAs to the distribution licensees. Against the said order dated 3.5.2012 the petitioner filed Petition No. 16/RP/2012 on the issue of (i) Delay in the commissioning of the project not allowing time overrun and (ii) Adjustment of Interest During Construction prior to commercial operation of the project. The Commission by order dated 9.4.2013 allowed the said review petition and revised the tariff of the generating station for the period from 21.3.2011 to 31.3.2014 as under:
(3.) THE capital cost and the annual fixed charges claimed by the petitioner in this petition are as under:;


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