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Electricity Regulatory Commissions Act, 1998


40. Members officers and employees of Central Commission to be public servants

The Chairperson, Members, officers and other employees of the Commissions shall be deemed, when acting or purporting to act in pursuance of any of the provisions of this Act, to be public servants within the meaning of section 21 of the Indian Penal Code.



Electricity Regulatory Commissions Act, 1998 Back




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