NATIONAL HYDROELECTRIC POWER CORPORATION LTD Vs. PUNJAB STATE ELECTRICITY BOARD
LAWS(ET)-2005-9-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 15,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, National Hydroelectric Power Corporation Ltd (NHPC), a generating company owned by the Central Government, for approval of tariff in respect of Chamera Hydroelectric Project Stage II (hereinafter referred to as "Chamera II HEP ") for the period from 2.11.2003 to 31.3.2004, based on terms and conditions of tariff contained in the Commission's notification dated 26.3.2001 (hereinafter referred to as "the notification dated 26.3.2001").
(2.) Chamera II HEP comprising of three units of 100 MW each is a run-of -river scheme with diurnal pondage located in the State of Himachal Pradesh for providing four hours of minimum peaking. The generating station has an annual design energy of 1499.89 MUs in a 90% dependable year. Himachal Pradesh as the home state is entitled to 12% free power from the generating station in accordance with the policy of the Central Government. Different units of Chamera II HEP were declared under commercial operation from the dates given below:
(3.) CHAMERA II HEP was approved vide Government of India, Ministry of Power letter dated 1.6.1999 in the Central Sector with ICHC offer (Indo Canadian Hydro JUDGEMENT_39_TLET0_20050.htm Consortium) with a mixed credit option at the cost of Rs. 1684.02 crore, including IDC of Rs. 216.97 crore (August 1998 price level and FE Rate 1US $ =42.86 INR and 1CDN$ = 28.3 INR as on 14.9.98). In addition, there was a provision of contingency of 13% on major civil works cost and also escalation as per bid specification.;


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