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Electricity Regulatory Commissions Act, 1998

51. Amendment of Act 54 of 1948

With effect from such date as the Central Government may, by notification in the Official Gazette, appoint, sub-section (2) of section 43A of the Electricity (Supply) Act, 1948 shall be omitted:

Provided that different dates may be appointed for different States.



Electricity Regulatory Commissions Act, 1998 Back




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