NTPC LTD Vs. WEST BENGAL STATE ELECTRICITY BOARD
LAWS(ET)-2006-3-13
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 09,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, NTPC Limited, a generating company owned or controlled by the Central Government for approval of tariff in respect of Kahalgaon Super Thermal Power Station, Stage-I (840 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 840 MW comprises of 4 units of 210 MW each. The date of commercial operation of the generating station is 1.8.1996. The tariff for the generating station for the period from 1.4.2001 to 31.3.2004 was approved by the Commission vide its order dated 4.8.2005 in Petition No. 37/2001, based on the capital cost of Rs. 195975 lakh. The petitioner's claim for tariff in the present petition is based on the capital cost of Rs. 203084 lakh which includes admitted capital cost of Rs. 195975 lakh as on 1.4.2001.
(3.) THE Commission vide its order dated 9.5.2006 in Petition No. 146/2005, has approved additional capital expenditure of Rs. 5522 lakh on works (excluding FERV) for the period 1.4.2001 to 31.3.2004.;


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