NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORP LTD
LAWS(ET)-2006-1-23
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 19,2006

Appellant
VERSUS
Respondents

JUDGEMENT

Introductory Remarks - (1.) THE application is made by the petitioner, National THErmal Power Corporation Ltd. (NTPC) to seek revision of O&M expenses for the period 1.4.2001 to 31.3.2004 in respect of Feroze Gandhi Unchahar THErmal Station Stage-II (420 MW)(FGUTPS-II).
(2.) The petitioner had filed Petition No. 1/2000 for approval of tariff for FGUTPS-II for the period up to 31.3.2004. This petition was based on the terms and conditions for determination of tariff contained in Ministry of Power notification dated 30.3.1992. Subsequently, the petitioner filed the amended petition, based on the terms and conditions notified by the Commission under Section 28 of the Electricity Regulatory Commissions Act, 1998. The application was disposed of by order dated 18.6.2004 when the Commission determined the final tariff for the period in question. Petitioner's contention In the present application, the petitioner has pleaded that it had actually incurred an expenditure of Rs.15979 lakh under O&M during the period 1.4.2001 to 31.3.2004, though the Commission has approved O&M expenses amounting to Rs.9832 lakh, leaving an uncovered gap of Rs.6146 lakh. The details submitted by the petitioner in this regard are extracted hereunder: JUDGEMENT_110_TLET0_20060.htm
(3.) ACCORDINGLY, the petitioner has sought revision of O&M expenses allowed by the Commission. It has been stated that the completion cost of FGUTPS-II, which is an expansion project of FGUTPS-I is lower because of the sharing of certain common facilities of FGUTPS-I and also the special efforts made by the petitioner to contain the capital cost. Since the Commission has allowed O&M expenses @ 2.5% of the capital cost, it is not sufficient to cover actual O&M expenses in this particular project. ACCORDINGLY, the petitioner seeks reimbursement of actual O&M expenses for FGUTPS-II since under-recovery of O&M expenses will be a cause of hardship to the petitioner.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.