DAMODAR VALLEY CORPORATION Vs. DELHI TRANSCO LTD. AND ORS.
LAWS(ET)-2015-3-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 12,2015

DAMODAR VALLEY CORPORATION Appellant
VERSUS
Delhi Transco Ltd. And Ors. Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, DVC for approval of generation tariff of Chandrapura Thermal Power Station, Unit Nos. 7 and 8 (2 x 250 MW) ('the generating station') for the period from their respective dates of commercial operation (COD) till 31.3.2014, in terms of the liberty granted by Commission's order dated 6.7.2011 in Petition No. 339/2010 and based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 ('the 2009 Tariff Regulations').
(2.) THE generating station comprises of two units of 250 MW and the dates of commercial operation of the units of the generating station are as under:
(3.) THE petitioner had prayed for grant of provisional tariff of the generating station and the Commission by its order dated 10.10.2012 in Dock No. 42/GT/2011 granted provisional tariff, subject to adjustment after determination of final tariff as per proviso to Regulation 5(3) of the 2009 Tariff Regulations. The claim of the petitioner for Capital cost (including Interest During Construction and Financing Charges) of the generating station, considering the COD of Unit No. 8 (as 15.7.2011) and estimated COD of Unit No. 7 (as 31.10.2011) are as under:;


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