NEYVELI LIGNITE CORPORATION LTD Vs. TAMIL NADU ELECTRICITY BOARD
LAWS(ET)-2006-9-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 26,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, a generating company owned and controlled by the Central Government for approval of tariff in respect of Neyveli Thermal Power Station-I (600 MW) (hereinafter referred to as "the generating station") for the period 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 600 MW comprises of six units of 50 MW each and three units of 100 MW each. The dates of commercial operation of these units of the generating station are as follows : Unit-1 (50 MW) 23.5.62 Unit-2 (50 MW) 23.1.63 Unit-3 (50 MW) 11.6.63 Unit-4 (50 MW) 27.10.63 Unit-5 (50 MW) 29.4.64 Unit-6 (50 MW) 24.8.65 Unit-7 (100 MW) 28.3.67 Unit-8 (100 MW) 12.2.69 Unit-9 (100 MW) 21.2.70 The generating station was under extensive R&M during April 1992 to March 1999 under the Life Extension Programme. As a consequence, the life of the generating station was extended by 15 years, that is, up to 2014.
(3.) THE power generated from the generating station is supplied to the State of Tamil Nadu and thus the respondent is the sole beneficiary of the generating station. THE petitioner had entered into a Bulk Power Supply Agreement (BPSA) with the respondent effective from 1.4.1997 to 31.3.2002.;


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