NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2005-8-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 16,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner, North Eastern Electric Power Corporation Ltd has filed the petition for approval of tariff for Kopili Hydroelectric Project (250 MW) (Kopili HEP) for the period from 1.4.2001 to 31.3.2004 based on terms and conditions of tariff notified by the Commission on 26.3.2001 under the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2001 (hereinafter referred to as "the notification dated 26.3.2001").
(2.) Kopili Hydroelectric Project comprises of two generating stations, namely Khandong generating station (2X25 MW) and Kopili generating station (4X50 MW). The dates of commercial operation of the respective unit of these generating stations are indicated below: Khandong Generating Station Unit-I: 7.3.1984 Unit-II: 4.5.1984 Kopili Generating Station Unit-I: 5.7.1988 Unit-II: 22.6.1988 Unit-III: 1.5.1997 Unit-IV: 12.7.1997 The administrative approval for Kopili HEP (150 MW) , called the Stage I, for Rs. 243.82 crore was accorded by the Central Government, Ministry of Home Affairs vide letter No. III-14013/26/77-NE II dated 1.10.1991, comprising Khandong generating station (2x25 MW) and Kopili generating station (2x50 MW). Under the Stage I extension, two units of 50 MW each were added to the then existing Kopili generating station, the original TEC cost of which was Rs. 66.70 crore. The revised cost estimates for Kopili Stage I extension (2x50 MW) were sanctioned at Rs. 134.48 crore by the Central Government in Ministry of Home Affairs letter No. 6/4/49-Hydel II dated 27.7.1999. Subsequently, an amount of Rs. 9.50 crore was sanctioned by the Central Government in Ministry of Power vide letter dated 27.3.1998 for augmentation and modernization of Kopili Generating Station. It is noted that break-up of the sanctioned cost separately for Khandong and Kopili generating stations was not indicated in the administrative approvals granted by the Central Government under its letter dated 1.10.1991.
(3.) THE petitioner has claimed tariff as per the following details: JUDGEMENT_26_TLET0_20050.htm ;


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