AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Electricity Act, 2003


103. Establishment of Fund by State Government.-

1.     There shall be constituted a Fund to be called the State Electricity Regulatory Commission Fund and there shall be credited thereto--

a.     any grants and loans made to the State Commission by the State Government under section 102;

b.    all fees received by the State Commission under this Act;

c.     all sums received by the State Commission from such other sources as may be decided upon by the State Government.

2.     The Fund shall be applied for meeting--

a.     the salary, allowances and other remuneration of Chairperson, Members, Secretary, officers and other employees of the State Commission;

b.    the expenses of the State Commission in discharge of its functions under section 86;

c.     the expenses on objects and for purposes authorised by this Act.

3.     The State Government may, in consultation with the Comptroller and Auditor- General of India, prescribe the manner of applying the Fund for meeting the expenses specified in clause (b) or clause (c) of sub-section (2).



Electricity Act, 2003 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys