NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. AGARTALA STATE ELECTRICITY BOARD
LAWS(ET)-2005-9-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 09,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, NEEPCO, a generating company owned by the Central Government for approval of tariff for Agartala Gas Turbine Power Project, (hereinafter referred to as "Agartala GTPP") for the period from 1.4.2003 to 31.3.2004, based on the terms and conditions contained in the Commission's notification dated 26.3.2001, (hereinafter referred to as the "notification dated 26.3.2001").
(2.) Agartala GTPP (84 MW) consists of four gas turbines of 21 MW each. The following project cost approvals are available for the generating station: JUDGEMENT_34_TLET0_20050.htm Therefore, the latest approved capital cost is Rs. 317.6 crore excluding WCM as per approval of Ministry of Power under letter dated 28.12.2004. COMMISSIONING SCHEDULE
(3.) THE scheduled and actual dates of commercial operation of the units and the generating station are as follows- JUDGEMENT_34_TLET0_20051.htm ;


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