NATIONAL THERMAL POWER CORPORATION LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-12-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 22,2005

Appellant
VERSUS
Respondents

JUDGEMENT

IA Nos.45/2005, 43/2005 and 50/2005 - (1.) INTERLOCUTORY applications have been made for amendment of the respective petition. Amended petitions have been taken on record. IAs stand disposed of Petition Nos.128/2004, 146/2004 and 159/2004 3. Heard the representatives of the parties on the amended petitions. 4. The petitioner is directed to file the following details latest by 10.1.2006 with a copy to the respondents, who may file their comments thereon by 31.1.2006: (a) Auditor's Certificate in support of details of price and GCV of fuel considered in the main petitions as also the interlocutory applications; (b) Reasons for the charges considered under the head "others" (Srl No.14 of Form 19) for computation of energy charges; (c) Detailed calculation of FERV, where applicable, taking the base for foreign loans as considered by the Commission for the period 1.4.2001 to 31.3.2004; (d) Reasons for not considering the Depreciation on Additional Capitalisation & FERV for the period 1.4.2001 to 31.3.2004; (e) Revised weighted average of depreciation; (f) Details regarding de-capitalisation of capital assets, namely date of commissioning of the asset, gross block and cumulative depreciation recovered up to the date of decapitalisation. 5. Subject to above, orders on these petitions have been reserved.;


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