NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2005-10-11
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 31,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE present petition is filed for fixation of tariff for sale of power from Doyang Hydroelectric Project (Doyang HEP) (3x25 MW) for the period 1.4.2004 to 31. 3.2009. THE tariff is to be regulated in terms of the Commission's notification dated 26.3.2004 on terms and conditions of tariff (hereinafter referred to as "the notification").
(2.) The petitioner had earlier filed petition No 91/2002 for approval of tariff from the date of commercial operation, that is, 10.7.2000 to 31.3.2004. On perusal of the petition, it was noticed that certain details essential for fixation of tariff, in particular the final financial package, had not been filed by the petitioner. Therefore, the petitioner was directed to furnish the additional details, including the finalised financial package. At the request of the petitioner, the time for filing of additional details was extended from time to time. The necessary details were, however, not filed. During pendency of the earlier petition, the petitioner brought to the Commission's notice Ministry of Power's letter dated 22.1.2003 according to which, considering the peculiar nature of the project, Doyang HEP, the petitioner was advised that the tariff needed to be fixed @ Rs. 2 per unit, to be escalated @ 5% every year, throughout the life of the generating station. Taking notice of the Ministry of Power's letter dated 22.1.2003, the Commission by order dated 17.4.2003 provisionally approved single part tariff of Rs. 2 per unit from the date of commercial operation, that is, 10.7.2000 with a further direction for escalation @ 5% per year. The year-wise provisional single part tariff worked out as under: JUDGEMENT_63_TLET0_20050.htm
(3.) ABT was introduced in North-eastern Region w.e.f 1.11.2003. Therefore, before ABT implementation the single part tariff was required to be converted into two-part tariff for its effective implementation. Accordingly, initially the single part tariff allowed by order dated 17.4.2003 was provisionally converted into two-part tariff by the order of 6.10.2003, which was subsequently confirmed by order of 4.4.2005.;


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