NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORPORATION LIMITED
LAWS(ET)-2009-2-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on February 03,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner, filed this petition for approval of tariff in respect of Dadri Gas Power Station (829.78 MW) (hereinafter referred to as "the generating station") for the period from 1.4.2004 to 31.3.2009 in terms of the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004 (hereinafter referred to as "the 2004 regulations").
(2.) The tariff for the generating station was approved by the Commission vide order dated 9.5.2006, and the petition was "disposed of": JUDGEMENT_394_TLET0_20090.htm O&M expenses as claimed by the petitioner are as detailed below: JUDGEMENT_394_TLET0_20091.htm
(3.) THE Commission in the 2004 regulations specified the normative O&M expenses for gas-based generating stations as under: JUDGEMENT_394_TLET0_20092.htm ;


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