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

The Energy Conservation Act, 2001

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Bureau of Energy Efficiency

3

Establishment and incorporation of Bureau of Energy Efficiency

4

Management of Bureau

5

Meetings of Governing Council

6

Vacancies, etc., not to invalidate proceedings of Bureau, Governing Council or Committee

7

Removal of member from office

8

Constitution of Advisory Committees and other committees

9

Director-General of Bureau

10

Officers and employees of Bureau

11

Authentication of orders and decisions of Bureau

Chapter III

Transfer of Assets, Liabilities, Etc., of Energy Management Centre to Bureau

12

Transfer of assets, liabilities and employees of Energy Management Centre

Chapter IV

Powers and Functions of Bureau

13

Powers and functions of Bureau

Chapter V

Power of Central Government to Facilitate and Enforce Efficient Use of Energy and Its Conservation

14

Power of Central Government to enforce efficient use of energy and its conservation

Chapter VI

Power of State Government to Facilitate and Enforce Efficient Use of Energy and Its Conservation

15

Power of State Government to enforce certain provisions for efficient use of energy and its conservation

16

Establishment of Fund by State Government

17

Power of inspection

18

Power of Central Government or State Government to issue directions

Chapter VII

Finance, Accounts and Audit of Bureau

19

Grants and loans by Central Government

20

Establishment of Fund by Central Government

21

Borrowing powers of Bureau

22

Budget

23

Annual report

24

Annual report to be laid before Parliament

25

Accounts and audit

Chapter VIII

Penalties and Adjudication

26

Penalty

27

Power to adjudicate

28

Factors to be taken into account by adjudicating officer

29

Procedure and powers of Special Courts

Chapter IX

Appellate Tribunal for Energy Conservation

30

Establishment of Appellate Tribunal

31

Appeal to Appellate Tribunal

32

Composition of Appellate Tribunal

33

Qualifications for appointment of Chairperson and Members of Appellate Tribunal

34

Term of office

35

Terms and conditions of service

36

Vacancies

37

Resignation and removal

38

Member to act as Chairperson in certain circumstances

39

Staff of Appellate Tribunal

40

Procedure and powers of Appellate Tribunal

41

Distribution of business amongst Benches

42

Power of Chairperson to transfer cases

43

Decision to be by majority

44

Right of appellant to take assistance of legal practitioner or accredited auditor and of Government to appoint presenting officers

45

Appeal to Supreme Court

Chapter IX

Miscellaneous

46

Power of Central Government to issue directions to Bureau

47

Power of Central Government to supersede Bureau

48

Default by companies

49

Exemption from tax on income

50

Protection of action taken in good faith

51

Delegation

52

Power to obtain information

53

Power to exempt

54

Chairperson, Members, officers and employees of the Appellate Tribunal, Members of State Commission, Director-General, Secretary, members, officers and employees to be public servants

55

Power of Central Government to issue directions



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