NATIONAL HYDROELECTRIC POWER CORPORATION LTD Vs. PUNJAB STATE ELECTRICITY BOARD
LAWS(ET)-2005-10-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 25,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed by National Hydroelectric Power Corporation for approval of provisional fixed charges of Rs. 185.47 crore, to be billed as capacity charges and primary energy charges for Dhauliganga Hydroelectric Project Stage I for the period from 1.4.2005 to 31.3.2006, subject to necessary adjustment with retrospective effect that may be required depending upon final approval of tariff by the Commission on the tariff petition to be filed by the petitioner separately. THE petitioner has further prayed that it be allowed to bill the beneficiaries for levies, taxes, duties, cess etc. and that filing fee of the petition be allowed to be recovered from the respondents in monthly installments in the tariff. It is further prayed that incentive/disincentive and other parameters may be allowed to be recovered as prescribed in the Commission's notification dated 26.3.2004.
(2.) It is stated that Dhauliganga HE Project Stage-I, comprising four generating units of 70 MW each was sanctioned to be executed at a cost of Rs. 1578.31 crore at August 1999 price level. The petitioner has calculated the total sanctioned cost of Rs. 1801.65 crore, considering anticipated escalation and FERV up to 31.3.2005. When the petition was filed, the anticipated date of completion of the generating station was stated to be 1st April 2005 and hence approval of provisional tariff was sought from that date. At the hearing before us, however, Shri S. D. Tripathi, Executive Director (Commercial), of NHPC submitted that out of four generating units of Dhauliganga HEP, one unit had been put on commercial operation from 1.10.2005. He submitted that testing of other three units would be completed by 1.11.2005 and these three units were likely to be declared under commercial operation on 1.11.2005. He also submitted that the dam of Dhauliganga HEP was already complete and it was possible to provide 70 MW peak power immediately.
(3.) SOME of the respondents have filed replies to the petition. It is, however, not necessary for us to consider the issues raised therein as at present we are at the provisional tariff stage.;


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