NATIONAL THERMAL POWER CORPORATION Vs. UTTAR PRADESH POWER CORPORATION LIMITED
LAWS(ET)-2006-6-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 06,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval of provisional tariff for Rihand Super THErmal Power Station Stage-II (Rihand STPS-II) for the period from 1.3.2006 to 31.3.2009, based on the terms and conditions of tariff contained in the Commission's notification dated 26.3.2004.
(2.) Rihand STPS- II comprises of 2 units of 500 MW each. The power generated from the generating station is to be supplied to the beneficiaries in the Northern Region, the respondents herein. The first unit of Rihand STPS-II, was to be declared under commercial operation on 15.8.2005. The second unit was synchronized on 24.9.2005 and was proposed to be declared under commercial operation on 1.3.2006 and an application was accordingly made for approval of provisional tariff. Subsequently, the petitioner filed an affidavit on 30.3.2006 to inform that the actual date of commercial operation of the second unit, and the generating station as a whole was 1.4.2006 and this was confirmed at the hearing. Thus, the provisional tariff is being approved w.e.f. 1.4.2006. The Commission vide its order dated 18.1.2006 in Petition No.134/2005 had allowed tariff for sale of infirm power @ 85.24 paise/kWh from the date of synchronization to the date of commercial operation of the second unit of Rihand STPS-II.
(3.) THE petitioner has claimed tariff on capital expenditure of Rs.2650.86 crore, against the CEA approved cost of Rs.3384.77 crore. THE petitioner has claimed the Annual Fixed Charges as under: JUDGEMENT_207_TLET0_20060.htm ;


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