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Electricity Act, 2003

Contents

 

Sections

Particulars

 

Preamble

Part I

Preliminary

1

Short title, extent and commencement

2

Definitions

Part II

National Electricity Policy and Plan

3

National Electricity Policy and Plan

4

National policy on standalone systems for rural areas and nonconventional energy systems

5

National policy on electrification and local distribution in rural areas

6

Joint responsibility of State Government and Central Government in rural electrification

Part III

Generation of Electricity

7

Generating company and requirement for setting up of generating station

8

Hydro-electric generation

9

Captive generation

10

Duties of generating companies

11

Directions to generating companies

Part IV

Licensing

12

Authorised persons to transmit, supply, etc., electricity

13

Power to exempt

14

Grant of licence

15

Procedure for grant of licence

16

Conditions of licence

17

Licensee not to do certain things

18

Amendment of licence

19

Revocation of licence

20

Sale of utilities of licensees

21

Vesting of utility in purchaser

22

Provisions where no purchase takes place

23

Directions to licensees

24

Suspension of distribution licence and sale of utility

Part V

Transmission of Electricity

25

Inter-State, regional and inter-regional transmission

26

National Load Despatch Centre

27

Constitution of Regional Load Despatch Centre

28

Functions of Regional Load Despatch Centre

29

Compliance of directions

30

Transmission within a State

31

Constitution of State Load Despatch Centres

32

Functions of State Load Despatch Centres

33

Compliance of directions

34

Grid Standards

35

Intervening transmission facilities

36

Charges for intervening transmission facilities

37

Directions by Appropriate Government

38

Central Transmission Utility and functions

39

State Transmission Utility and functions

40

Duties of transmission licensees

41

Other business of transmission licensee

Part VI

Distribution of Electricity

42

Duties of distribution licensee and open access

43

Duty to supply on request

44

Exceptions from duty to supply electricity

45

Power to recover charges

46

Power to recover expenditure

47

Power to require security

48

Additional terms of supply

49

Agreements with respect to supply or purchase of electricity

50

The Electricity Supply Code

51

Other businesses of distribution licensees

52

Provisions with respect to electricity trader

53

Provision relating to safety and electricity supply

54

Control of transmission and use of electricity

55

Use, etc., of meters

56

Disconnection of supply in default of payment

57

Standards of performance of licensee

58

Different standards of performance by licensee

59

Information with respect to levels of performance

60

Market domination

Part VII

Tariff

61

Tariff regulations

62

Determination of tariff

63

Determination of tariff by bidding process

64

Procedure for tariff order

65

Provision of subsidy by State Government

66

Development of market

Part VIII

Works

67

Provision as to opening up of streets, railways, etc.,

68

Overhead lines

69

Notice to telegraph authority

Part IX

Central Electricity Authority

70

Constitution, etc., of Central Electricity Authority

71

Members not to have certain interest

72

Officers and staff of Authority

73

Functions and duties of Authority

74

Power to require statistics and returns

75

Directions by Central Government to Authority

Part X

Regulatory Commissions

76

Constitution of Central Commission

77

Qualifications for appointment of Members of Central Commission

78

Constitution of Selection Committee to recommend Members

79

Functions of Central Commission

80

Central Advisory Committee

81

Objects of Central Advisory Committee

82

Constitution of State Commission

83

Joint Commission

84

Qualifications for appointment of Chairperson and Members of State Commission

85

Constitution of Selection Committee to select Members of State Commission

86

Functions of State Commission

87

State Advisory Committee

88

Objects of State Advisory Committee

89

Term of office and conditions of service of Members

90

Removal of Member

91

Secretary, officers and other employees of Appropriate Commission

92

Proceedings of Appropriate Commission

93

Vacancies, etc., not to invalidate proceedings

94

Powers of Appropriate Commission

95

Proceedings before Commission

96

Powers of entry and seizure

97

Delegation

98

Grants and loans by Central Government

99

Establishment of Fund by Central Government

100

Accounts and audit of Central Commission

101

Annual report of Central Commission

102

Grants and loans by State Government

103

Establishment of Fund by State Government

104

Accounts and audit of State Commission

105

Annual report of State Commission

106

Budget of Appropriate Commission

107

Directions by Central Government

108

Directions by State Government

109

Directions to Joint Commission

Part XI

Appellate Tribunal for Electricity

110

Establishment of Appellate Tribunal

111

Appeal to Appellate Tribunal

112

Composition of Appellate Tribunal

113

Qualifications for appointment of Chairperson and Member of Appellate Tribunal

114

Term of office

115

Terms and conditions of service

116

Vacancies

117

Resignation and removal

118

Member to act as Chairperson in certain circumstances

119

Officers and other employees of Appellate Tribunal

120

Procedure and powers of Appellate Tribunal

121

Power of Chairperson of Appellate Tribunal

122

Distribution of business amongst Benches and transfer of cases from one Bench to another Bench

123

Decision to be by majority

124

Right of appellant to take assistance of legal practitioner and of Appropriate Commission to appoint presenting officers

125

Appeal to Supreme Court

Part XII

Investigation and Enforcement

126

Assessment

127

Appeal to appellate authority

128

Investigation of certain matters

129

Orders for securing compliance

130

Procedure for issuing directions by Appropriate Commission

Part XIII

Reorganisation of Board

131

Vesting of property of Board in State Government

132

Use of proceeds of sale or transfer of Board, etc.,

133

Provisions relating to officers and employees

134

Payment of compensation of damages or transfer

Part XIV

Offences and Penalties

135

Theft of electricity

136

Theft of electric lines and materials

137

Punishment for receiving stolen property

138

Interference with meters or works of licensee

139

Negligently wasting electricity or injuring works

140

Penalty for maliciously wasting electricity or injuring works

141

Extinguishing public lamps

142

Punishment for non-compliance of directions by Appropriate Commission

143

Power to adjudicate

144

Factors to be taken into account by adjudicating officer

145

Civil court not to have jurisdiction

146

Punishment for non-compliance of orders of directions

147

Penalties not to affect other liabilities

148

Penalty where works belong to Government

149

Offences by companies

150

Abetment

151

Cognizance of offences

151A

Power of police to investigate

151B

Certain offences to be cognizable and non-bailable

152

Compounding of offences

Part XV

Special Courts

153

Constitution of Special Courts

154

Procedure and power of Special Court

155

Special Court to have powers of Court of session

156

Appeal and revision

157

Review

Part XVI

Dispute Resolution

158

Arbitration

Part XVII

Other Provisions

159

Protection of railways, highways, airports and canals, docks, wharfs and piers

160

Protection of telegraphic, telephonic and electric signalling lines

161

Notice of accidents and inquiries

162

Appointment of Chief Electrical Inspector and Electrical Inspector

163

Power for licensee to enter premises and to remove fittings or other apparatus of license

164

Exercise of powers of Telegraph Authority in certain cases

165

Amendment of sections 40 and 41 of Act 1 of 1894

Part XVIII

Miscellaneous

166

Coordination Forum

167

Exemption of electric lines or electrical plants from attachment in certain cases

168

Protection of action taken in good faith

169

Members, officers, etc., of Appellate Tribunal, Appropriate Commission to be public servants

170

Recovery of penalty payable under this Act

171

Services of notices, orders or documents

172

Transitional provisions

173

Inconsistency in laws

174

Act to have overriding effect

175

Provisions of this Act to be in addition to and not in derogation of other laws

176

Power of Central Government to make rules

177

Powers of Authority to make regulations

178

Powers of Central Commission to make regulations

179

Rules and regulations to be laid before Parliament

180

Powers of State Governments to make rules

181

Powers of State Commissions to make regulations

182

Rules and regulations to be laid before State Legislature

183

Power to remove difficulties

184

Provisions of Act not to apply in certain cases

185

Repeal and saving

Schedules

Enactments

An Act to establish a bank to be known as the National Bank for Agriculture and Rural Development for providing credit for the promotion of agriculture, small-scale industries, cottage and village industries, handicrafts and other rural crafts and other allied economic activities in rural areas with a view to promoting integrated rural development and securing prosperity of rural areas, and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Thirty-second Year of the Republic of India as follows:-



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