NTPC LIMITED Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-12-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 15,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner, NTPC Limited, has filed this petition for approval of tariff in respect of Jhanor Gandhar Gas Power Station (657.39 MW) (hereinafter referred to as "the generating station") for the period from 1.4.2004 to 31.3.2009 in terms of the Central lectricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004 (hereinafter referred to as "the 2004 regulations").
(2.) The generating station comprises of three gas turbines of 144.3 MW each and one steam turbine of 224.49 MW. The date of commercial operation of the generating station is 1.11.1995. The tariff for the generating station for the period ending 31.3.2004 was approved by the Commission vide order dated 1.4.2005 in Petition 33/2001, based on capital cost of Rs. 242505 lakh as on 1.4.2001. Subsequently, by order dated 9.5.2006, in Petition No. 109/2005, the Commission approved de-capitalisation of Rs. 2044 lakh for the period 2001-04 and arrived at the capital base of Rs. 240461 lakh (excluding FERV and including capital liabilities) as on 1.4.2004 for the purpose of determination of tariff.
(3.) ON the request made by the petitioner, the Commission by its order dated 20.3.2006 permitted the petitioner to file the amended petition. Accordingly, the petitioner filed the amended petition on 2.5.2006. The details of fixed charges claimed by the petitioner in the amended petition are given hereunder: (Rs in lakh) JUDGEMENT_224_TLET0_20060.htm ;


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