NATIONAL THERMAL POWER CORPORATION LIMITED Vs. GRID CORPORATION OF ORISSA
LAWS(ET)-2006-9-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 25,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval of the revised fixed charges due to additional capitalisation for the years 2000-2004 for the Talcher THErmal Power Station (460 MW)(hereinafter referred to as "the generating station"). THE claim for the revised fixed charges for the year 2000-01 is based on the agreement between the parties and for the years 2001-02 to 2003-04 on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2001, (hereinafter referred to as "the 2001 regulations")
(2.) The revised fixed charges were approved through a summary order dated 28.7.2006. The present order contains the genesis of the revised fixed charges approved vide said order dated 28.7.2006 The generating station comprises six units, four with capacity of 60 MW each and two with capacity of 110 MW each. The generating station was taken over by the petitioner from the erstwhile Orissa State Electricity Board, the predecessor of the present respondent. on 3.6.1995.
(3.) THE tariff for the generating station for the period from 1.4.2000 to 31.3.2004 was approved by the Commission vide its order dated 19.6.2002 in Petition No. 62/2000 which was partially modified vide Commission's order dated 5.11.2003 based on the review applications made by the petitioner, as also the respondent. While approving tariff for the period ending 31.3.2004, the Commission accepted the capital base of Rs. 43183 lakh as on 31.3.2000, and debt-equity ratio of 50:50. This capital base of Rs. 43183 lakh has been taken as the starting point for revision of the fixed charges in the present petition.;


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