NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2005-12-22
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 20,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this application, the petitioner seeks review of order dated 16.8.2005 in Petition No. 36/2003.
(2.) In Petition No. 36/2003 the petitioner sought approval of tariff for the year 200104 in respect of Kopili Hydroelectric Project. The tariff was approved by order dated 16.8.2005, presently sought to be reviewed on the following grounds: (a) Calculation of capital cost; (b) Computation of interest on loan; (c) Calculation of interest on working capital; (d) Calculation of O&M expenses. Heard Ms.C. Ranee for the petitioner on admission.
(3.) ADMIT the petition for review of capital cost considered for the purpose of computation of tariff in the order dated 16.8.2005. In case the review is allowed, this will also necessitate review of other components of tariff for which capital cost is an input, consequential to review of the capital cost. Similarly, review of the order dated 16.8.2005, as regards computation of O&M expenses is also admitted. COMPUTATION OF INTEREST ON LOAN;


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