NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2005-12-17
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 09,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this application, the petitioner seeks review of order dated 9.9.2005 in Petition No. 32/2003.
(2.) In Petition No. 32/2003 the petitioner sought approval of tariff for the year 2003-04 in respect of Agartala Gas Turbine Power Project. The tariff was approved by order dated 9.9.2005, presently sought to be reviewed on the following grounds: (a) Calculation of capital cost and deduction of net revenue earned from sale of infirm power from the capital cost; (b) Computation of interest on loan; (c) Calculation of interest on working capital; (d) Calculation of depreciation; and (e) Calculation of energy/variable charge. 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 9.9.2005. In case the review is allowed, this will also necessitate review of other components of tariff for which capital cost is an input. Accordingly, review of calculation of depreciation may also be considered as consequential to review of the capital cost. Review on account of computation of interest on loan and interest on working capital is not allowed for the reasons discussed in the succeeding paragraphs. COMPUTATION OF INTEREST ON LOAN;


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