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

Electricity Regulatory Commissions Act, 1998

25. Object of State Advisory Committee

The objects of the State Advisory Committee shall be to advise the Commission on-

(i) major questions of policy-,

(ii) matters relating to quality, continuity and extent of service provided by the licensees;

(iii) compliance by licensees with the conditions and requirements of their license;

(iv) protection of consumer interest; and

(v) energy supply and overall standards of performance by utilities.



Electricity Regulatory Commissions Act, 1998 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys