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Electricity Regulatory Commissions Act, 1998


49. Inconsistency in laws

Nothing contained in this Act or any rule or regulation made thereunder or any instrument having effect by virtue of this Act, rule or regulation shall have effect in so far as it is inconsistent with any other provisions of the Consumer Protection Act, 1986 or the Atomic Energy Act, 1962.



Electricity Regulatory Commissions Act, 1998 Back




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