NATIONAL HYDROELECTRIC POWER CORPORATION LTD Vs. ASSAM STATE ELECTRICITY BOARD
LAWS(ET)-2006-10-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 04,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THIS petition has been filed by the petitioner, National Hydroelectric Power Corporation Ltd., (NHPC), a generating company owned and controlled by the Central Government, for approval of tariff in respect of Loktak Hydroelectric Project (3 x 35 MW) (hereinafter referred to as "the generating station") in the State of Manipur 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 was commissioned in June 1983. The revised investment approval for the generating station was accorded by the Central Government in Ministry of Power vide letter dated 23.1.1984 at a cost of Rs. 12672 lakh, including IDC of Rs. 1976 lakh.
(3.) THE tariff for the generating station for the period ending 31.3.2004 was approved by the Commission vide its order dated 1.11.2002 in Petition No. 59/2001 based on capital cost of Rs. 13620.00 lakh as on 31.3.2001. Subsequently, by a separate order dated 2.3.2006 in Petition No 93/2005, the Commission has approved additional capital expenditure of Rs. 820.05 lakh for the period 1.4.2001 to 31.3.2004, and after accounting for the assets amounting to Rs. 238.26 lakh not in use, the Commission has arrived at the capital base of Rs. 14201.79 lakh as on 31.3.2004, for the purpose of determination of tariff from 1.4.2004 and onwards. THE details of the additional capital expenditure approved are given hereunder: JUDGEMENT_192_TLET0_20060.htm ;


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