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The Petroleum and Natural Gas Regulatory Board Act, 2006

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, commencement and application

2

Definitions

Chapter II

Petroleum and Natural Gas Regulatory Board

3

Establishment and incorporation of the Board

4

Qualifications for appointment of Chairperson and other members

5

Term of office, conditions of service, etc. of Chairperson and other members

6

Powers of Chairperson

7

Removal of Chairperson or any other member from office

8

Meetings of the Board

9

Vacancies, etc., not to invalidate proceedings of the Board.-No act or proceeding of the Board shall be invalid merely by reason of

10

Officers and other employees of the Board

Chapter III

Functions and Powers of the Board

11

Functions of the Board

12

Powers regarding complaints and resolutions of disputes by the Board

13

Procedure of the Board

Chapter IV

Registration and Authorisation

14

Register

15

Registration of entities

16

Authorisation

17

Application for authorisation

18

Publicity of applications

19

Grant of authorisation

20

Declaring, laying, building, etc., of common carrier or contract carrier and city or local natural gas distribution network

21

Right of first use, etc

22

Transportation tariff

23

Suspension or cancellation of authorisation

Chapter V

Settlement of Disputes

24

Board to settle disputes

25

Filing of complaints

26

Power to investigate

27

Factors to be taken into account by the Board

28

Civil penalty for contravention of directions given by the Board

29

Orders passed by Board deemed to be decrees

Chapter VI

Appeals to Appellate Tribunal

30

Appellate Tribunal

31

Technical Member (Petroleum and Natural Gas)

32

Terms and conditions of service of Technical Member (Petroleum and Natural Gas)

33

Appeals to Appellate Tribunal

34

Procedure and powers of the Appellate Tribunal

35

Power of Appellate Tribunal to make rules

36

Orders passed by Appellate Tribunal to be executable as a decree

37

Appeal to Supreme Court

Chapter VII

Finance, Accounts and Audit

38

Grants by Central Government

39

Fund

40

Accounts and audit

41

Annual report and its laying before Parliament

Chapter VIII

Power of Central Government

42

Power of Central Government to issue directions

4#

Taking over control and management of facilities and business premises of any entity and retail outlets in public interest

Chapter IX

Offences and Punishment

44

Punishment for contravention of directions of the Board

45

Penalty for willful failure to comply with orders of Appellate Tribunal

46

Punishment for unauthorized activities

47

Punishment for establishing or operating a liquefied natural gas terminal without registration

48

Punishment for laying, building, operating or expanding a common carrier or contract carrier without authorisation

49

Punishment for willful damages to common carrier or contract carrier

50

Offences by companies

Chapter X

Miscellaneous

51

Maintenance of data bank and information

52

Obligations of entities

53

Furnishing of returns, etc., to Central Government

54

Chairperson, members, etc., to be public servants

55

Protection of action taken in good faith

56

Civil courts not to have jurisdiction

57

Cognizance of certain offences

58

Delegation

59

Power to remove difficulties

60

Power of Central Government to make rules

61

Power of Board to make regulations

62

Rules and regulations to be laid before Parliament

63

Transitional arrangements

The Petroleum and Natural Gas Regulatory Board Act, 2006

THE PETROLEUM AND NATURAL GAS REGULATORY BOARD ACT, 2006 NO. 19 OF 2006[31st March, 2006.] An Act to provide for the establishment of Petroleum and Natural Gas Regulatory Board to regulate the refining, processing, storage, transportation, distribution, marketing and sale of petroleum, petroleum products and natural gas excluding production of crude oil and natural gas so as to protect the interests of consumers and entities engaged in specified activities relating to petroleum, petroleum products and natural gas and to ensure uninterrupted and adequate supply of petroleum, petroleum products and natural gas in all parts of the country and to promote competitive markets and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-seventh Year of the Republic of India as follows:-



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