NORTH EASTERN ELECTRIC POWER CORPORATION LTD. Vs. ASSAM POWER DISTRIBUTION COMPANY LTD. AND ORS.
LAWS(ET)-2015-10-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 06,2015

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 the period 2009 -14 after truing -up exercise with respect to capital expenditure including additional capital expenditure incurred during the financial years 2009 -10 to 2013 -14 in respect of Khandong Hydro Electric Project (2 x 25 MW) (hereinafter referred to as "the generating station") of North Eastern Electric Power Corporation Limited, 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 generating station was commissioned in May, 1984. The tariff of the generating station for the period 2009 -14 was determined by the Commission vide order dated 30.9.2011 in Petition No. 297/2009 based on capital cost of Rs. 12194 lakh as on 1.4.2009. Thereafter, by order dated 2.7.2014 in Petition No. 236/GT/2013, the annual fixed charges of the generating station was revised based on the actual capital expenditure incurred during the years 2009 -10 to 2011 -12 and projected capital expenditure during the years 2012 -13 and 2013 -14. The annual fixed charges approved by the Commission vide order dated 2.7.2014 is as under: 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."
(3.) THE annual fixed charges claimed by the petitioner in this petition for the period 2009 -14 are as under: ;


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