NEYVELI LIGNITE CORPORATION LTD Vs. TAMIL NADU ELECTRICITY BOARD
LAWS(ET)-2009-2-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on February 05,2009

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner in these petitions, which were heard on admission, seeks approval for O&M expenses consequent to increase in salary and wages of its employees and revision of the annual fixed charges for NLC TPS-I, NLC TPS-II (Stage I and Stage II) and NLC TPS-I (hereinafter collectively referred to as "the generating stations"). As these petitions raise identical issues, we are disposing of these petitions through this common order.
(2.) The petitioner is a generating company owned and controlled by the Central Government and has established the generating stations. The details of the annual fixed charges (including O&M charges) approved for the period 2004- 09 in respect of the generating stations are given hereunder: JUDGEMENT_390_TLET0_20090.htm The component of O&M charges included in the annual fixed charges approved are extracted as under: JUDGEMENT_390_TLET0_20091.htm
(3.) O&M expenses were approved by the Commission based on the norms laid down under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004 as given below: JUDGEMENT_390_TLET0_20092.htm ;


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