ENERGY CONSERVATION ACT, 2001


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS. View Judgements
  3 ESTABLISHMENT AND INCORPORATION OF BUREAU OF ENERGY EFFICIENCY. View Judgements
  4 MANAGEMENT OF BUREAU. View Judgements
  5 MEETINGS OF GOVERNING COUNCIL. View Judgements
  6 VACANCIES, ETC. NOT TO INVALIDATE PROCEEDINGS OF BUREAU, GOVERNING COUNCIL OR COMMITTEE. View Judgements
  7 REMOVAL OF MEMBER FROM OFFICE. View Judgements
  8 CONSTITUTION OF ADVISORY COMMITTEES AND OTHER COMMITTEES. View Judgements
  9 DIRECTOR GENERAL OF BUREAU. View Judgements
  10 OFFICERS AND EMPLOYEES OF BUREAU. View Judgements
  11 AUTHENTICATION OF ORDERS AND DECISIONS OF BUREAU. View Judgements
  12 TRANSFER OF ASSETS, LIABILITIES AND EMPLOYEES OF ENERGY MANAGEMENT CENTRE. View Judgements
  13 POWERS AND FUNCTIONS OF BUREAU. View Judgements
  14 POWER OF CENTRAL GOVERNMENT TO ENFORCE EFFICIENT USE OF ENERGY AND ITS CONSERVATION. View Judgements
  15 POWER OF STATE GOVERNMENT TO ENFORCE CERTAIN PROVISIONS FOR EFFICIENT USE OF ENERGY AND ITS CONSERVATION. View Judgements
  16 ESTABLISHMENT OF FUND BY STATE GOVERNMENT. View Judgements
  17 POWER OF INSPECTION. View Judgements
  18 POWER OF CENTRAL GOVERNMENT OR STATE GOVERNMENT TO ISSUE DIRECTIONS. View Judgements
  19 GRANTS AND LOANS BY CENTRAL GOVERNMENT. View Judgements
  20 ESTABLISHMENT OF FUND BY CENTRAL GOVERNMENT. View Judgements
  21 BORROWING POWERS OF BUREAU. View Judgements
  22 BUDGET. View Judgements
  23 ANNUAL REPORT. View Judgements
  24 ANNUAL REPORT TO BE LAID BEFORE PARLIAMENT. View Judgements
  25 ACCOUNTS AND AUDIT. View Judgements
  26 PENALTY. View Judgements
  27 POWER TO ADJUDICATE. View Judgements
  28 FACTORS TO BE TAKEN INTO ACCOUNT BY ADJUDICATING OFFICER. View Judgements
  29 CIVIL COURT NOT TO HAVE JURISDICTION. View Judgements
  30 ESTABLISHMENT OF APPELLATE TRIBUNAL. View Judgements
  31 APPEAL TO APPELLATE TRIBUNAL. View Judgements
  32 Composition of Appellate Tribunal. View Judgements
  33 QUALIFICATIONS FOR APPOINTMENT OF CHAIRPERSON AND MEMBERS OF APPELLATE TRIBUNAL. View Judgements
  34 TERM OF OFFICE. View Judgements
  35 TERMS AND CONDITIONS OF SERVICE. View Judgements
  36 VACANCIES. View Judgements
  37 RESIGNATION AND REMOVAL. View Judgements
  38 MEMBER TO ACT AS CHAIRPERSON IN CERTAIN CIRCUMSTANCES. View Judgements
  39 -n/a- View Judgements
  40 PROCEDURE AND POWERS OF APPELLATE TRIBUNAL. View Judgements
  41 DISTRIBUTION OF BUSINESS AMONGST BENCHES. View Judgements
  42 POWER OF CHAIRPERSON TO TRANSFER CASES. View Judgements
  43 DECISION TO BE BY MAJORITY. View Judgements
  44 RIGHT OF APPELLANT TO TAKE ASSISTANCE OF LEGAL PRACTITIONER OR ACCREDITED AUDITOR AND OF GOVERNMENT TO APPOINT PRESENTING OFFICERS. View Judgements
  45 APPEAL TO SUPREME COURT. View Judgements
  46 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS TO BUREAU. View Judgements
  47 POWER OF CENTRAL GOVERNMENT TO SUPERSEDE BUREAU. View Judgements
  48 DEFAULT BY COMPANIES. View Judgements
  49 EXEMPTION FROM TAX ON INCOME. View Judgements
  50 PROTECTION OF ACTION TAKEN IN GOOD FAITH. View Judgements
  51 DELEGATION. View Judgements
  52 POWER TO OBTAIN INFORMATION. View Judgements
  53 POWER TO EXEMPT. View Judgements
  54 CHAIRPERSON, MEMBERS, OFFICERS AND EMPLOYEES OF THE APPELLATE TRIBUNAL, MEMBERS OF STATE COMMISSION, DIRECTOR-GENERAL, SECRETARY, MEMBERS, OFFICERS AND EMPLOYEES OF THE BUREAU TO BE PUBLIC SERVANTS. View Judgements
  55 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS View Judgements
  56 POWER OF CENTRAL GOVERNMENT TO MAKE RULES. View Judgements
  57 POWER OF STATE GOVERNMENT TO MAKE RULES. View Judgements
  58 POWER OF BUREAU TO MAKE REGULATIONS. View Judgements
  59 RULES AND REGULATIONS TO BE LAID BEFORE PARLIAMENT AND STATE LEGISLATURE. View Judgements
  60 APPLICATION OF OTHER LAWS NOT BARRED. View Judgements
  61 PROVISIONS OF ACT NOT TO APPLY IN CERTAIN CASES. View Judgements
  62 POWER TO REMOVE DIFFICULTY. View Judgements



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