NATIONAL THERMAL POWER CORPORATION LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2006-11-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 22,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, a generating company owned or controlled by the Central Government for approval of tariff in respect of Simhadri Thermal Power Station (1000 MW), (hereinafter referred to as "the generating station") for the period from 1.4.2004 to 31.3.2009 based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations").
(2.) The generating station with a total capacity of 1000 MW comprises of 2 units of 500 MW each. The dates of commercial operation of the units of the generating station are as under: JUDGEMENT_193_TLET0_20060.htm The tariff for the generating station for the period from 1.9.2002 to 31.3.2004 was approved by the Commission vide its order dated 19.5.2004 in Petition No. 2/2002, based on the capital cost of Rs. 318076 lakh. The petitioner's claim for tariff in the present petition is based on the capital cost of Rs. 345208 lakh which includes admitted capital cost of Rs. 318076 lakh as on 31.3.2003, FERV amounting to Rs. 14296 lakh and additional capital expenditure of Rs. 12836 lakh for the period 1.3.2003 to 31.3.2004. The Commission vide its order dated 4.4.2005 in Petition No. 165/2004 approved additional capital expenditure of Rs. 12836 lakh on works for the period 1.3.2003 to 31.3.2004. Subsequently, the petitioner filed I.A No. 40/2005 to amend the petition and revised its claim for tariff on account of revised coal prices with effect from 15.6.2004.There was no change in the capital cost of Rs. 345208 lakh. The petitioner had initially impleaded Transmission Corporation of Andhra Pradesh Ltd. (APTRANSCO), Hyderabad, as the only respondent, being the only beneficiary from Simhadri TPS at the time of filing the petition. Later through IA 40/2005 the petitioner impleaded four newly formed distribution companies, AP Eastern Power Distribution Company Ltd. Visakhapatnam, AP Southern Power Distribution Company Ltd, Tirupathi, AP Northern Power Distribution Company Ltd, Warangal, and AP Central Power Distribution Company Ltd, Hyderabad as respondents as the rights and obligations of APTRANSCO under agreement relating to bulk supply of electricity were vested in these four companies by virtue of Govt. of AP notification dated 9.6.2005. Accordingly the four distribution companies were added as respondents.
(3.) THE year-wise details of additional capitalisation approved by the Commission by order dated 4.4.2005, in Petition No. 165/2004 are as under: JUDGEMENT_193_TLET0_20061.htm ;


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