Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 NATIONAL ELECTRICITY POLICY AND PLAN View Judgements
  4 NATIONAL POLICY ON STAND ALONE SYSTEMS FOR RURAL AREAS AND NON- CONVENTIONAL ENERGY SYSTEMS View Judgements
  5 NATIONAL POLICY ON ELECTRIFICATION AND LOCAL DISTRIBUTION IN RURAL AREAS View Judgements
  6 OBLIGATIONS TO SUPPLY ELECTRICITY TO RURAL AREAS View Judgements
  7 GENERATING COMPANY AND REQUIREMENT FOR SETTING UP OF GENERATING STATION View Judgements
  8 HYDRO-ELECTRIC GENERATION View Judgements
  9 CAPTIVE GENERATION View Judgements
  10 DUTIES OF GENERATING COMPANIES View Judgements
  11 DIRECTIONS TO GENERATING COMPANIES View Judgements
  12 AUTHORISED PERSONS TO TRANSMIT SUPPLY, ETC., ELECTRICITY View Judgements
  13 POWER TO EXEMPT View Judgements
  14 GRANT OF LICENCE View Judgements
  15 PROCEDURE FOR GRANT OF LICENCE View Judgements
  16 CONDITIONS OF LICENCE View Judgements
  17 LICENSEE NOT TO DO CERTAIN THINGS View Judgements
  18 AMENDMENT OF LICENCE View Judgements
  19 REVOCATION OF LICENCE View Judgements
  20 SALE OF UTILITIES OF LICENSEES View Judgements
  21 VESTING OF UTILITY IN PURCHASER View Judgements
  22 PROVISIONS WHERE NO PURCHASE TAKES PLACE View Judgements
  23 DIRECTIONS TO LICENSEES View Judgements
  24 SUSPENSION OF DISTRIBUTION LICENCE AND SALE OF UTILITY View Judgements
  25 INTER-STATE, REGIONAL AND INTER-REGIONAL TRANSMISSION View Judgements
  26 NATIONAL LOAD DESPATCH CENTRE View Judgements
  27 CONSTITUTION OF REGIONAL LOAD DESPATCH CENTRE View Judgements
  28 FUNCTIONS OF REGIONAL LOAD DESPATCH CENTRE View Judgements
  29 COMPLIANCE OF DIRECTIONS View Judgements
  30 TRANSMISSION WITHIN A STATE View Judgements
  31 CONSTITUTION OF STATE LOAD DESPATCH CENTRES View Judgements
  32 FUNCTIONS OF STATE LOAD DESPATCH CENTRES View Judgements
  33 COMPLIANCE OF DIRECTIONS View Judgements
  34 GRID STANDARDS View Judgements
  35 INTERVENING TRANSMISSION FACILITIES View Judgements
  36 CHARGES FOR INTERVENING TRANSMISSION FACILITIES View Judgements
  37 DIRECTIONS BY APPROPRIATE GOVERNMENT View Judgements
  38 CENTRAL TRANSMISSION UTILITY AND FUNCTIONS View Judgements
  39 STATE TRANSMISSION UTILITY AND FUNCTIONS View Judgements
  40 DUTIES OF TRANSMISSION LICENSEES View Judgements
  41 OTHER BUSINESS OF TRANSMISSION LICENSEE View Judgements
  42 DUTIES OF DISTRIBUTION LICENSEES AND OPEN ACCESS View Judgements
  43 DUTY TO SUPPLY ON REQUEST View Judgements
  44 EXCEPTIONS FROM DUTY TO SUPPLY ELECTRICITY View Judgements
  45 POWER TO RECOVER CHARGES View Judgements
  46 POWER TO RECOVER EXPENDITURE View Judgements
  47 POWER TO REQUIRE SECURITY View Judgements
  48 ADDITIONAL TERMS OF SUPPLY View Judgements
  49 AGREEMENTS WITH RESPECT TO SUPPLY OR PURCHASE OF ELECTRICITY View Judgements
  50 THE ELECTRICITY SUPPLY CODE View Judgements
  51 OTHER BUSINESSES OF DISTRIBUTION LICENSEES View Judgements
  52 PROVISIONS WITH RESPECT TO ELECTRICITY TRADER View Judgements
  53 PROVISION RELATING TO THE SAFETY AND ELECTRICITY SUPPLY View Judgements
  54 CONTROL OF TRANSMISSION AND USE OF ELECTRICITY View Judgements
  55 USE, ETC., OF METERS View Judgements
  56 DISCONNECTION OF SUPPLY IN DEFAULT OF PAYMENT View Judgements
  57 STANDARDS OF PERFORMANCE OF LICENSEE View Judgements
  58 DIFFERENT STANDARDS OF PERFORMANCE BY LICENSEE View Judgements
  59 INFORMATION WITH RESPECT TO LEVELS OF PERFORMANCE View Judgements
  60 MARKET DOMINATION View Judgements
  61 TARIFF REGULATIONS View Judgements
  62 DETERMINATION OF TARIFF View Judgements
  63 DETERMINATION OF TARIFF BY BIDDING PROCESS View Judgements
  64 PROCEDURE FOR TARIFF ORDER View Judgements
  65 PROVISION OF SUBSIDY BY STATE GOVERNMENT View Judgements
  66 DEVELOPMENT OF MARKET View Judgements
  67 PROVISION AS TO OPENING UP OF STREETS, RAILWAYS, ETC View Judgements
  68 OVERHEAD LINES View Judgements
  69 NOTICE TO TELEGRAPH AUTHORITY View Judgements
  70 CONSTITUTION, ETC., OF CENTRAL ELECTRICITY AUTHORITY View Judgements
  71 MEMBERS NOT TO HAVE CERTAIN INTEREST View Judgements
  72 OFFICERS AND STAFF OF AUTHORITY View Judgements
  73 FUNCTIONS AND DUTIES OF AUTHORITY View Judgements
  74 POWER TO REQUIRE STATISTICS AND RETURNS View Judgements
  75 DIRECTIONS BY CENTRAL GOVERNMENT TO AUTHORITY View Judgements
  76 CONSTITUTION OF CENTRAL COMMISSION View Judgements
  77 QUALIFICATIONS FOR APPOINTMENT OF MEMBERS OF CENTRAL COMMISSION View Judgements
  78 CONSTITUTION OF SELECTION COMMITTEE TO RECOMMEND MEMBERS View Judgements
  79 FUNCTIONS OF CENTRAL COMMISSION View Judgements
  80 CENTRAL ADVISORY COMMITTEE View Judgements
  81 OBJECTS OF CENTRAL ADVISORY COMMITTEE View Judgements
  82 CONSTITUTION OF STATE COMMISSION View Judgements
  83 JOINT COMMISSION View Judgements
  84 QUALIFICATIONS FOR APPOINTMENT OF CHAIRPERSON AND MEMBERS OF STATE COMMISSION View Judgements
  85 CONSTITUTION OF SELECTION COMMITTEE TO SELECT MEMBERS OF STATE COMMISSION View Judgements
  86 Functions of State Commission View Judgements
  87 STATE ADVISORY COMMITTEE View Judgements
  88 OBJECTS OF STATE ADVISORY COMMITTEE View Judgements
  89 TERM OF OFFICE AND CONDITIONS OF SERVICE OF MEMBERS View Judgements
  90 REMOVAL OF MEMBER View Judgements
  91 SECRETARY, OFFICERS AND OTHER EMPLOYEES OF APPROPRIATE COMMISSION View Judgements
  92 PROCEEDINGS OF APPROPRIATE COMMISSION View Judgements
  93 VACANCIES, ETC., NOT TO INVALIDATE PROCEEDINGS View Judgements
  94 POWERS OF APPROPRIATE COMMISSION View Judgements
  95 PROCEEDINGS BEFORE COMMISSION View Judgements
  96 POWERS OF ENTRY AND SEIZURE View Judgements
  97 DELEGATION View Judgements
  98 GRANTS AND LOANS BY CENTRAL GOVERNMENT View Judgements
  99 ESTABLISHMENT OF FUND BY CENTRAL GOVERNMENT View Judgements
  100 ACCOUNTS AND AUDIT OF CENTRAL COMMISSION View Judgements
  101 ANNUAL REPORT OF CENTRAL COMMISSION View Judgements
  102 GRANTS AND LOANS BY STATE GOVERNMENT View Judgements
  103 ESTABLISHMENT OF FUND BY STATE GOVERNMENT View Judgements
  104 ACCOUNTS AND AUDIT OF STATE COMMISSION View Judgements
  105 ANNUAL REPORT OF STATE COMMISSION View Judgements
  106 BUDGET OF APPROPRIATE COMMISSION View Judgements
  107 DIRECTIONS BY CENTRAL GOVERNMENT View Judgements
  108 DIRECTIONS BY STATE GOVERNMENT View Judgements
  109 DIRECTIONS TO JOINT COMMISSION View Judgements
  110 ESTABLISHMENT OF APPELLATE TRIBUNAL View Judgements
  111 APPEAL TO APPELLATE TRIBUNAL View Judgements
  112 COMPOSITION OF APPELLATE TRIBUNAL View Judgements
  113 QUALIFICATIONS FOR APPOINTMENT OF CHAIRPERSON AND MEMBER OF APPELLATE TRIBUNAL View Judgements
  114 TERM OF OFFICE View Judgements
  115 TERMS AND CONDITIONS OF SERVICE View Judgements
  116 VACANCIES View Judgements
  117 RESIGNATION AND REMOVAL View Judgements
  118 MEMBER TO ACT AS CHAIRPERSON IN CERTAIN CIRCUMSTANCES View Judgements
  119 OFFICERS AND OTHER EMPLOYEES OF APPELLATE TRIBUNAL View Judgements
  120 PROCEDURE AND POWERS OF APPELLATE TRIBUNAL View Judgements
  121 POWER OF CHAIRPERSON OF APPELLATE TRIBUNAL View Judgements
  122 DISTRIBUTION OF BUSINESS AMONGST BENCHES AND TRANSFER OF CASES FROM ONE BENCH TO ANOTHER BENCH View Judgements
  123 DECISION TO BE BY MAJORITY View Judgements
  124 RIGHT OF APPELLANT TO TAKE ASSISTANCE OF LEGAL PRACTITIONER AND OF APPROPRIATE COMMISSION TO APPOINT PRESENTING OFFICERS View Judgements
  125 APPEAL TO SUPREME COURT View Judgements
  126 ASSESSMENT View Judgements
  127 APPEAL TO APPELLATE AUTHORITY View Judgements
  128 INVESTIGATION OF CERTAIN MATTERS View Judgements
  129 ORDERS FOR SECURING COMPLIANCE View Judgements
  130 PROCEDURE FOR ISSUING DIRECTIONS BY APPROPRIATE COMMISSION View Judgements
  131 VESTING OF PROPERTY OF BOARD IN STATE GOVERNMENT View Judgements
  132 USE OF PROCEEDS OF SALE OR TRANSFER OF BOARD, ETC View Judgements
  133 PROVISIONS RELATING TO OFFICERS AND EMPLOYEES View Judgements
  134 PAYMENT OF COMPENSATION OR DAMAGES ON TRANSFER View Judgements
  135 THEFT OF ELECTRICITY View Judgements
  136 THEFT OF ELECTRIC LINES AND MATERIALS View Judgements
  137 PUNISHMENT FOR RECEIVING STOLEN PROPERTY View Judgements
  138 INTERFERENCE WITH METERS OR WORKS OF LICENSEE View Judgements
  139 NEGLIGENTLY WASTING ELECTRICITY OR INJURING WORKS View Judgements
  140 PENALTY FOR MALICIOUSLY WASTING ELECTRICITY OR INJURING WORKS View Judgements
  141 EXTINGUISHING PUBLIC LAMPS View Judgements
  142 PUNISHMENT FOR NON-COMPLIANCE OF DIRECTIONS BY APPROPRIATE COMMISSION View Judgements
  143 POWER TO ADJUDICATE View Judgements
  144 FACTORS TO BE TAKEN INTO ACCOUNT BY ADJUDICATING OFFICER View Judgements
  145 CIVIL COURT NOT TO HAVE JURISDICTION View Judgements
  146 PUNISHMENT FOR NON-COMPLIANCE OF ORDERS OR DIRECTIONS View Judgements
  147 PENALTIES NOT TO AFFECT OTHER LIABILITIES View Judgements
  148 PENALTY WHERE WORKS BELONG TO GOVERNMENT View Judgements
  149 OFFENCES BY COMPANIES View Judgements
  150 ABETMENT View Judgements
  151 COGNIZANCE OF OFFENCES View Judgements
  152 COMPOUNDING OF OFFENCES View Judgements
  153 CONSTITUTION OF SPECIAL COURTS View Judgements
  154 Procedure and power of Special Court View Judgements
  155 SPECIAL COURT TO HAVE POWERS OF COURT OF SESSION View Judgements
  156 APPEAL AND REVISION View Judgements
  157 REVIEW View Judgements
  158 ARBITRATION View Judgements
  159 PROTECTION OF RAILWAYS, HIGHWAYS, AIRPORTS AND CANALS, DOCKS, WHARFS AND PIERS View Judgements
  160 PROTECTION OF TELEGRAPHIC, TELEPHONIC AND ELECTRIC SIGNALING LINES View Judgements
  161 NOTICE OF ACCIDENTS AND INQUIRIES View Judgements
  162 APPOINTMENT OF CHIEF ELECTRICAL INSPECTOR AND ELECTRICAL INSPECTOR View Judgements
  163 POWER FOR LICENSEE TO ENTER PREMISES AND TO REMOVE FITTINGS OR OTHER APPARATUS OF LICENSEE View Judgements
  164 EXERCISE OF POWERS OF TELEGRAPH AUTHORITY IN CERTAIN CASES View Judgements
  165 AMENDMENT OF SECTIONS 40 AND 41 OF ACT 1 OF 1894 View Judgements
  166 COORDINATION FORUM View Judgements
  167 EXEMPTION OF ELECTRIC LINES OR ELECTRICAL PLANTS FROM ATTACHMENT IN CERTAIN CASES View Judgements
  168 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  169 -n/a- View Judgements
  170 RECOVERY OF PENALTY PAYABLE UNDER THIS ACT View Judgements
  171 SERVICES OF NOTICES, ORDERS OR DOCUMENTS View Judgements
  172 TRANSITIONAL PROVISIONS View Judgements
  173 INCONSISTENCY IN LAWS View Judgements
  174 ACT TO HAVE OVERRIDING EFFECT View Judgements
  175 PROVISIONS OF THIS ACT TO BE IN ADDITION TO AND NOT IN DEROGATION OF OTHER LAWS View Judgements
  176 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  177 POWERS OF AUTHORITY TO MAKE REGULATIONS View Judgements
  178 POWERS OF CENTRAL COMMISSION TO MAKE REGULATIONS View Judgements
  179 RULES AND REGULATIONS TO BE LAID BEFORE PARLIAMENT View Judgements
  180 POWERS OF STATE GOVERNMENTS TO MAKE RULES View Judgements
  181 POWERS OF STATE COMMISSIONS TO MAKE REGULATIONS View Judgements
  182 RULES AND REGULATIONS TO BE LAID BEFORE STATE LEGISLATURE View Judgements
  183 POWER TO REMOVE DIFFICULTIES View Judgements
  184 ROVISIONS OF ACT NOT TO APPLY IN CERTAIN CASES View Judgements
  185 REPEAL AND SAVING View Judgements
  SCHEDULE I ENACTMENTS



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon