BADARPUR THERMAL POWER STATION Vs. DELHI TRANSCO LIMITED
LAWS(ET)-2005-7-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 07,2005

Appellant
VERSUS
Respondents

JUDGEMENT

A.H.Jung, - (1.) THIS petition has been filed for approval of tariff in respect of Badarpur Thermal Power Station (BTPS) owned by the Central Government in Ministry of Power, for the period from 1.4.2004 to 31.3.2009. Badarpur Thermal Power Station is presently supplying power only to the respondent, Delhi Transco Ltd. for meeting load requirement of National Capital Territory of Delhi.
(2.) Badarpur Thermal Power Station was conceived by Government of India in the year 1967 for meeting the growing demand of power in Northern Region. However, since 1987, the entire power generated from the power station is being utilized for meeting the demand of Delhi. The generating station comprises of three units of 100 MW each in Stage-I (de-rated to 95 MW) and 2 units of 210 MW each in Stage-II. Therefore, the ultimate capacity at present is 705 MW. The dates of commercial operation of the different units in Stage-I and Stage-II are as follows: JUDGEMENT_19_TLET0_20050.htm The generating station was designed and engineered by the erstwhile Central Water & Power Commission (predecessor of the Central Electricity Authority) and was being operated by them till March 1978. Government of India entrusted the management of Badarpur Thermal Power Station to National Thermal Power Corporation Ltd. under a contract agreement between Ministry of Power and NTPC w.e.f.1st April 1978 that has expired on 31.3.88. There is no formal contractual arrangement as on date between Government of India and National Thermal Power Corporation Ltd.
(3.) MINISTRY of Energy, Department of Power revised the tariff for Badarpur Thermal Power Station, Government of India vide its letter No.49/16/82-D7/AS dated th March 1987 w.e.f 1st April 1987. The tariff was fixed at 61.38 paise per unit exclusive of excise duty and other taxes, which were to be paid additionally.;


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