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

Electricity Act, 2003


139. Negligently breaking or damaging works.-

Whoever, negligently breaks, injures, throws down or damages any material connected with the supply of electricity, shall be punishable with fine which may extend to ten thousand rupees.



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