NTPC LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-7-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 20,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE present application has been made for direction for payment by the respondents for supply of infirm power from Vindhyachal Super THErmal Power Station Stage III (hereinafter referred to as "the generating station") from the date of synchronization of Unit I till the date of commercial operation, @ 87.89 paise/kWh.
(2.) The generating station is under construction by the petitioner for sale of power to the respondents. Unit I of the generating station has been synchronised during June 2006. Accordingly, the petition has been filed for approval of charges for supply of infirm power. The petitioner has claimed charges of 87.89 paise/kWh based on operational norms notified by the Commission for 500 MW sets and prices & GCV of coal/oil for the month of February 2006 to April 2006. The necessary details in support of its claim of 87.89 paise/kWh furnished by the petitioner are as under: JUDGEMENT_197_TLET0_20060.htm
(3.) ALTHOUGH MP Power Trading Company Ltd. has not been impleaded in the petition, Shri D. Khandelwal, appearing for MP Power Trading Company Ltd. pointed out the cost of coal as indicated in the petition for the month of February 2006 is Rs. 1171.51/MT as against Rs. 1125.25/MT, the rate at which bills for Vindhyachal Super Thermal Power Station Stage I and II were raised by the petitioner. The representative of the petitioner has no objection to the rate of Rs. 1125.25/MT being taken for computation of charges for supply of infirm power.;


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