Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context requires otherwise,

(a) "consumer" means any person who is supplied with energy on payment of charges or otherwise by a licensee or by any other person who generates energy but does not include a licensee to whom energy is supplied *[by a bulk licensee within the meaning of clause IX of the Schedule to the Indian Electricity Act, 1910, or] by the State Electricity Board constituted under Section 5 of the Electricity (Supply) Act, 1948, and the word "consume" with its grammatical variations shall be construed accordingly;

(b) "energy" means electrical energy when gene¬rated, transmitted, supplied or used for any purpose except the transmission of a message ;

(c) "licensee" means any person licensed under Part II of the Indian Electricity Act, 1910, to supply energy and includes any person who has obtained the sanction of the State Government under Section 28 of that Act, 1[the Central Government or a State Government when it is engaged] in a business of supplying energy and the State Electricity Board constituted under Section 5 of the Electricity (Supply) Act, 1948;



*These words and figures were inserted by Mah. 18 of 1963, S. 2.



'[(ca) "new industrial undertaking" means any industrial undertaking which—

(i) is not formed by the splitting up or the recons¬truction of business already in existence ; or

3[(ii) is not formed by transfer, to a new business, of machinery or plant or any part thereof, previously used for any purpose in India, exceeding in value twenty per cent of the total value of the machinery or plant of such new indus¬trial undertaking when it begins to manufacture or produce articles for the first time ; and].

(iii) which begins or has begun to manufacture or produce articles for the first time on or after the commence¬ment of the Bombay Electricity Duty (Amendment) Act, 1962, or at any time within a period of five years immediately pre¬ceding such commencement] ;

(d) "prescribed" means prescribed by rules made under this Act.



1.These words were substituted for the words "the State Government when it is engaged" by Mah. 26 of 1962, S. 2(1).

2.This clause was inserted by Mah. 26 of 1962, S. 2(2).

3. Substituted by Mah. Act 13 of 1986, S 2.

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