NORTH EASTERN ELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2006-2-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on February 28,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE main petition was filed for approval of provisional tariff in respect of Kopili Hydro Electric Project (Kopili HEP) Stage-II, commissioned on 26.7.2004. THE petition was disposed of by order dated 9.11.2005 when the Commission approved provisional annual fixed charge of Rs.1057 lakh from the date of commercial operation and the primary energy rate applicable during the year 2004-05 was approved at 40.53 paise/kWh. THE petitioner was directed to file a fresh petition latest by 31.1.2006 for approval of final tariff based on the audited expenditure up to the date of commercial operation and the annual design energy which was to be approved by CEA.
(2.) The petitioner has submitted that it has taken up the matter with CEA, but approval of design energy by CEA will require some more time. Accordingly, the petitioner has prayed for extension of time beyond 31.1.2006 for filing of the application for approval of final tariff, till the design energy is approved by CEA. We have heard Shri P.K. Bora for the petitioner. We allow time upo to 30.4.2006 for making a fresh application for approval of tariff. IA stands disposed of.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.