NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORPORATION LTD
LAWS(ET)-2005-7-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 07,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this petition, the petitioner has sought approval for the revised fixed charges in respect of Singrauli Super Thermal Power Station (2000 MW) for the period 1.4.2001 to 31.3.2004 after considering the impact of additional capital expenditure incurred during the period.
(2.) Singrauli STPS with a capacity of 2000 MW, comprises of five units of 200 MW each (Stage I) and two units of 500 MW each (Stage II). The dates of commercial operation of different units are as follows: JUDGEMENT_1_TLET0_20050.htm The Central Government in Ministry of Power by its letter dated 11.10.1995 had accorded investment approval of Rs. 1176.57 Crore excluding WCM of Rs. 14.12 Crore. Subsequently, CEA accorded the approval for Rs. 50.50 Crore vide letter dated. 5.6.1996 for R&M under Environment Action Plan. Further, CEA vide letters dated 6.3.2000, 4.7.2000 and 6.7.2000 approved an estimated expenditure of Rs. 60.21 Crore, under R&M. This was followed by further approval of Rs 101.76 Crore and 32.95 Crore under R&M vide CEA letters dated 23.9.2002 and dated 26.5.2003 respectively. As such, the total approved cost of the generating station is Rs. 1421.99 Crore.
(3.) THE terms and conditions for determination of tariff for the period 1.4.2001 to 31.3.2004 were notified by the Commission on 26.3.2001 in terms of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2001 (hereinafter referred to as "the notification dated 26.3.2001"). A petition No. 39/2001 was filed by the petitioner for approval of tariff for the period from 1.4.2001 to 31.3.2004, the basis of which was stated to be the notification dated 26.3.2001. THE tariff was approved by the Commission by its order dated 23.7.2003. For the purpose of tariff, the capital cost of Rs. 1086.96 Crore as on 1.4.2001 was considered.;


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