NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORPORATION LTD
LAWS(ET)-2005-10-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 24,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner, National THErmal Power Corporation Ltd seeks revision of annual fixed charges for the period 14.1.2000 to 31.3.2004 as a consequence of incurring additional capital expenditure in respect of Tanda THErmal Power Station located in the State of Uttar Pradesh. THE respondent herein is the only beneficiary of the generating station. THE facts leading to filing of the present application are discussed in the succeeding paragraphs.
(2.) The erstwhile Uttar Pradesh State Electricity Board (UPSEB) (the predecessor of the respondent herein) constructed Tanda Thermal Power Station (4X110 MW), with a total installed capacity of 440 MW. The first three units were commissioned in 1987-88 to 1988-89. The last unit was commissioned in the year 1997-98. The generating station was transferred to the petitioner on 14.1.2000 under the Uttar Pradesh Electricity Reforms (Transfer of Tanda Undertaking) Scheme, 2000 (the Scheme) for a total consideration of Rs. 1,000/- crore. The Scheme was framed by the State Government of Uttar Pradesh by virtue of powers under Section 23 of the Uttar Pradesh State Electricity Reforms Act, 1999. The petitioner and UPSEB had also entered into a Power Purchase Agreement (PPA) dated 7.1.2000, valid for a period for 25 years from the date of vesting of the generating station in the petitioner, that is, 14.1.2000. The power generated from the generating station is supplied exclusively to the respondent.
(3.) THE petitioner had filed a tariff Petition (No. 77/2001) before the Commission for approval of tariff from 14.1.2000 to 31.3.2004 THE Commission vide order dated 28.6.2002 approved tariff for the period 14.1.2000 to 31.3.2004. THE Commission further revised the fixed charges vide order dated 9.4.2003 in review petition 2/2003. THE fixed charges as finally approved by the Commission are as under- JUDGEMENT_49_TLET0_20050.htm ;


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