Section 7   [ View Judgements ]

Amendment of section 42


In section 42 of the principal Act, in sub-section (2),-



(i) in the first proviso, for the words "such open access may be allowed before the cross-subsidies are eliminated on payment of a surcharge", the words "such open access shall be allowed on payment of a surcharge" shall be substituted;



(ii) in the third proviso, the words "and eliminated" shall be omitted.

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