NATIONAL THERMAL POWER CORPORATION LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-7-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 14,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this petition, the petitioner has sought approval for the revised fixed charges in respect of Korba Super Thermal Power Station (2100 MW) for the period 1.4.2001 to 31.3.2004 after considering the impact of additional capital expenditure incurred during the period.
(2.) Korba STPS with a capacity of 2100 MW, comprises of three units each of 200 MW and 500 MW. The dates of commercial operation of different units are as follows: Stage -I Unit-I. 1.8.83, Unit-II 1.1.84, Unit-III 1.6.84, Stage-II Unit-IV 1.3.88, Unit-V 1.4.89, Unit-VI 1.6.90. The Central Government in Ministry of Power by its letter dated 1.8.1990 had accorded investment approval of Rs. 1603.11 Crore, including IDC of Rs. 7.65 Crore and excluding WCM of Rs. 22.14 Crore. Subsequently, CEA accorded the approval for Rs. 31.19 Crore vide letter dated. 4.7.1996 for R&M under Environment Action Plan. CEA vide letter dated 22.8.2000 further approved an estimated expenditure of Rs. 106.86 Crore, under R&M. This was followed by another approval of Rs 6.07 Crore by CEA for additional rolling stock. As such, the total approved cost of the generating station is Rs. 1747.23 Crore.
(3.) THE terms and conditions for determination of tariff for the period 1.4.2001 to 31.3.2004 were notified by the Commission on 26..3.2001 in terms of the Central Electricity Regulatory Commission (Terms & Conditions of Tariff) Regulations, 2001 (here in after referred to as "the notification dated 26.3.2001"). A petition No. 30/2001 was filed by the petitioner for approval of tariff for the period from 1.4.2001 to 31.3.2004, the basis of which was stated to be the notification dated 26.3.2001. THE tariff was approved by the Commission by its order dated 6.8.2003. For the purpose of tariff, the capital cost of Rs. 1473.89 Crore as on 1.4.2001 was considered.;


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