NATIONAL THERMAL POWER CORPORATION LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-11-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 16,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner, National THErmal Power Corporation Ltd, has filed this petition for approval of tariff in respect of Kawas Gas Power Station (656.20 MW) (hereinafter referred to as "the generating station") for the period from 1.4.2004 to 31.3.2009 in terms of 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 capacity of 656.20 MW comprises of four gas turbines of 106 MW each and two steam turbines of 116.1 MW each. The date of commercial operation of the generating station is 1.11.1993. The tariff for the generating station for the period ending 31.3.2004 was approved by the Commission vide order dated 7.4.2005 in Petition 31/2001, based on capital cost of Rs. 151319 lakh as on 1.4.2001. Subsequently, vide order dated 9.5.2006, in Petition No. 110/2005, the Commission approved the additional capital expenditure of Rs 75.75 lakh as against the petitioner's claim of additional capitalisation of Rs. 4351 lakh, for the period 2001-04 and arrived at the capital base of Rs. 151395 lakh (excluding FERV) for the purpose of determination of tariff as on 1.4.2004.
(3.) THE petitioner filed the amended petition on account of change in capital cost as on 1.4.2004 and price of Naptha. This order is on the claim made in the context of the amended petition.;


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