NATIONAL THERMAL POWER CORPORATION LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH
LAWS(ET)-2005-7-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 28,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner has sought approval for allocation of capital expenditure on the assets of corporate, regional and other offices to the capital cost of different generating stations for recovery through tariff. It has been submitted that the tariff for all the generating stations owned by the petitioner needs to be determined based on the revised capital cost, after including the apportioned capital cost incurred as above.
(2.) After arguing the matter at some length, Shri V.B.K. Jain who appeared for the petitioner, sought to withdraw the petition with permission to file a fresh petition. The petitioner is permitted to withdraw the application with liberty to file a fresh application, if so advised, in accordance with law. The petition accordingly stands disposed of.;


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