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Electricity Act, 2003


130. Procedure for issuing directions by Appropriate Commission.-

The Appropriate Commission, before issuing any direction under section 129, shall--

a.     serve notice in the manner as may be specified to the concerned licensee or the generating company;

b.    publish the notice in the manner as may be specified for the purpose of bringing the matters to the attention of persons, likely to be affected, or affected;

c.     consider suggestions and objections from the concerned licensee or generating company and the persons, likely to be affected, or affected.



Electricity Act, 2003 Back




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