NATIONAL HYDROELECTRIC POWER CORPORATION LTD Vs. WEST BENGAL STATE ELECTRICITY BOARD
LAWS(ET)-2006-5-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on May 09,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this petition, the petitioner seeks approval for the additional capital expenditure of Rangit Hydroelectric Project (3X20 MW) (Rangit HEP) for the period 1.4.2001 to 31.3.2004 and subsequent revision of the Annual Fixed Charges (AFC) for the tariff period 2001-2004 after considering the impact of additional capitalization.
(2.) Rangit HEP comprising of three units of 20 MW each was commissioned on 15.2.2000. The revised investment approval for Rangit HEP was accorded by Ministry of Power vide its letter dated 24.9.2003 for Rs. 492.26 crore, including IDC of Rs. 112.47 crore. Capital cost admitted by the Commission as on 1.4.2001
(3.) THE capital cost as on 1.4.2001 admitted by Commission vide order dated 19.5.2004 in Petition No.63/2001 is Rs. 478.57 crore.;


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