NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORP LTD
LAWS(ET)-2005-10-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 24,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE main petitions are filed for approval of tariff for the period 1.4.2004 to 31.3.2009 based on the terms and conditions of tariff contained in the Commission's notification dated 26.3.2004.
(2.) Subsequent to hearing of these petitions on 4.10.2005, the interlocutory applications have been filed for amendment of the tariff details forming part of the main petitions, based on additional capitalization for the years 2001-2004, allowed by the Commission after filing of the main petitions. The petitioner, through these IAs, has also sought revision of O&M charges by including the revised salary of employees with effect from 1.1.2007. These IAs are: (i) IA No. 47/2005 in petition No. 160/2004 (ii) IA No. 49/2005 in petition No. 164/2004 (iii) IA No. 53/2005 in petition No. 163/2004 Issue notice to the respondents on these interlocutory applications. Let the replies in these IAs be filed by 5.11.2005 with a copy to the petitioner who may file its rejoinder, if any, by 20.11.2005.
(3.) MEANWHILE, the petitioner shall furnish the following information duly supported by affidavit latest by 20.11.2005 separately for each petition, with a copy to the respondents: (a) Details of assets and their values, not in use or not likely to be in use during the period 2004-09 and in case of the assets are likely to continue to be in use during the period, this shall be so stated on affidavit; (b) Details of spares consumed after the warranty period along with the cost for all gas-based/liquid-based generating stations owned by the petitioner and the date of expiry of warranty period in Petition No. 160/2004 and 164/2004; (c) Reasons for high spares consumption during 2002-03 and 2003-04 in respect of Auraiya GPS; (d) Reconciliation of information furnished in Form-8 and Form-13; (e) Reasons for not considering the opening balance and cumulative repayment of loan as considered by the Commission while approving tariff for the period ending 31.3.2004; (f) Details of allocation of loans made by the petitioner to different generating stations as on 31.3.2001, 31.3.2002, 31.3.2003 and 31.3.2004 duly reconciled with the annual accounts for the respective year; (g) Cost-benefit analysis of refinancing of loans on individual project basis in stead of for the generating company as a whole; (h) Audited annual accounts in respect of each of the generating station for the years 2001-02, 2002-03 and 2003-04; and (i) Station-wise calculation of FERV, where applicable, for the years 2001-02, 2002-03 and 2003-04 taking base of foreign loans as considered while approving tariff for the period ending 31.3.2004. (j) Reasons for not considering the depreciation as repayment in case of loans involving moratorium period in case Tanda Thermal Power Station; and (k) Reasons for not considering the Advance Against Depreciation in working out cumulative depreciation for working out cumulative depreciation for calculation of Advance Against Depreciation for Tanda TPS.;


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