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

Electricity Regulatory Commissions Act, 1998

[Act No. 14 of 1998 dated 2nd July, 1998]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II 

Central Electricity Regulatory Commission

3

Establishment and incorporation of Central commission

4

Qualification for appointment of chairperson and other Members of Central Commission

5

Constitution of Selection Committee to recommended Members

6

Term of office, salary and allowances and other conditions of service of chairpersons and Members

7

Removal of members

8

Officers of Central Commission and other staff

9

Proceedings of Central Commission

10

Vacancies, etc., not to invalidate proceedings of Central Commission

11

Expenses of Central Commission to be charged upon Consolidated Fund of India

12

Power of Central Commission

Chapter III 

Powers And Functions Of Central Commission

13

Functions of Central Commission

14

Central Advisory Committee

15

Object of Central Advisory Committee

16

Appeal to High Court in certain cases

Chapter IV 

State Electricity Regulatory Commission

17

Establishment and incorporation of State Commission

18

Constitution of Selection Committee by State Government

19

Term of office, salary and allowances and other conditions of service of Chairperson and Members

20

Removal of Members

21

Officers of State Commission and other staff

Chapter V 

Powers And Functions Of State Commission

22

Function of State Commission

23

Application of certain provisions relating to Central Commission to State Commissions

24

State Advisory Committee

25

Object of State Advisory Committee

26

Representation before State Commission

27

Appeal to High Court in certain cases

Chapter VI 

Energy Tariff

28

Determination of tariff by Central Commission

29

Determination of tariff by State Commission

30

Reasons for deviation by Commissions

Chapter VII 

Accountants, Audit And Reports

31

Budget of Central Commission

32

Accounts and audit of Central Commission

33

Budget of State Commission

34

Accounts and audit of State Commission

35

Annul report of Central Commission

36

Annul report of State Commission.

Chapter VIII 

Miscellaneous

37

Transparency in Commissions

38

Directions by Central Government

39

Directions by State Government

40

Members officers and employees of Central Commission to be public servants

41

Special provision relating to the Orissa Electricity Reform Act , 1995 or Haryana State Electricity Reform 1997

42

Proceedings before Commission

43

Protection of action taken in good faith

44

Punishment for non-compliance of orders or directions given by a Commission

45

Punishment for non-compliance of directions given by a Commission

46

Power of seizure

47

Offences by companies

48

Cognizance of offences

49

Inconsistency in laws

50

Delegation

51

Amendment of Act 54 of 1948

52

Overriding effect

53

Power to give directions

54

Power of Central Government to make rules

55

Power of Central Commission to make regulations

56

Rules and regulations to be laid before Parliament

57

Power of State Government to make rules

58

Power of State Commission to make regulations

59

Rules and regulations to be laid before State Legislature

60

Power to remove difficulties

61

Repeal and saving

An Act to provide for the establishment of a Central Electricity Regulatory Commission and State Electricity Regulatory Commissions, rationalization of electricity tariff, transparent policies regarding subsidies, promotion of efficient and environmentally benign policies and for matters connected therewith or incidental.

Be it enacted by Parliament in the Forty-ninth Year of the Republic of India as follows: -

Comment: The purpose of this Act is to provide for the establishment of a Central Electricity Regulatory Commission and State Electricity Regulatory Commissions, rationalization of electricity tariff, transparent policies regarding subsidies, promotion of efficient and environment friendly policies



Bare Acts 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