NAGARJUNA POWER CORPORATION LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LIMITED AND KERALA STATE ELECTRICITY BOARD
LAWS(ET)-2005-7-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 14,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of tariff of Nagarjuna Power Project, a mega power project, being established by the petitioner, for the period 1.9.2008 and onwards. THE petitioner has proposed to sell power to Karnataka Power Transmission Corporation Limited (KPTCL) and Kerala State Electricity Board (KSEB).
(2.) The petitioner has published notices in accordance with the regulations notified by the Commission on the subject. Certain objections have been received, the replies to which have also been filed on behalf of the petitioner. We have heard Shri K.S. Balachandra for the petitioner, Shri S. Pratap Kumar for KPTCL and Shri R. Balachandran for KSEB. Shri K.S. Balachandran stated the salient features of the project. One of the important feature narrated by the petitioner was the firm cost of Rs.4299.82 crore for the project life except variation on account of interest rates (IDC) and tax rates only.
(3.) THE respondents have not filed their replies to the petition on the ground that Power Purchase Agreement to be entered into with the petitioner has not yet been finalised. It has been stated by the representatives of the respondents that PPA may be finalised within a period of one month. THE representative of KPTCL has stated that the draft PPA received form the petitioner has been under consideration with the State Government of Karnataka; KPTCL has already furnished its comments to the State Government. We direct that reply to the petition be filed by respondents latest by 20.8.2005 with a copy to the petitioner.;


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