NEYVELI LIGNITE CORPORATION Vs. JODHPUR VIDYUT VITRAN NIGAM LTD. AND ORS.
LAWS(ET)-2015-7-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 10,2015

NEYVELI LIGNITE CORPORATION Appellant
VERSUS
Jodhpur Vidyut Vitran Nigam Ltd. And Ors. Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, Neyveli Lignite Corporation Ltd. (NLC) for approval of tariff of Circulating Fluidized Bed Combustion (CFBC) Technology based Barsingsar Thermal Power Plant (2 x 125 MW) (hereinafter referred to as "the generating station") for the period from the commercial date of operation of Units -I and II till 31.3.2014 based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2009 (hereinafter referred as "the 2009 Tariff Regulations").
(2.) THE generating station with an installed capacity of 250 MW comprises of two units of 125 MW each with Circulating Fluidised Bed Combustion lignite fired boilers feeding to Turbines. The allocation of power to the respondents is based on the Energy department Govt of Rajasthan's letter dated 29.9.2011. Petition No. 171/2009 was filed by the petitioner for approval of tariff of the generating station from the anticipated date of commercial operation of the Units during the year 2011 based on the 2009 Tariff Regulations and the Commission by order dated 20.6.2011 disposed of the same as under: "8. Accordingly, this petition is disposed of with a direction that the petitioner is at liberty to approach the Commission with a fresh petition for approval of tariff for the generating station in accordance with the provisions of the 2009 regulations, taking into account the revised capital expenditure on account rescheduling of the units of the generating station, which would be considered in accordance with law. We also direct that the petition shall be posted in the web -site of the petitioner and copy be served on the respondents/objectors, who are at liberty to file their reply/objections thereafter."
(3.) SINCE Units I and II of the generating station were commissioned on 20.1.2012 and 29.12.2011 respectively, the petitioner, in terms of the liberty granted by Commission's order dated 20.6.2011 has filed this petition for fixation of tariff for Unit -II of the generating station for the period from 29.12.2011 to 19.1.2012 and for Units I & II for the period from 20.1.2012 to 31.3.2014 in accordance with the provisions of the 2009 Tariff Regulations.;


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