for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Orissa State Electricity Reform Act, 1995


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ORISSA ELECTRICITY REGULATORY COMMISSION View Judgements
  3 Establishment and constitution of the Commission View Judgements
  4 Constitution of the Selection Committee View Judgements
  5 Conditions for appointment as member of the Commission View Judgements
  6 Term of office and conditions of service of members of the Commission View Judgements
  7 Removal of members View Judgements
  8 Appointment of the Secretary, staff and consultants of the Commission View Judgements
  title CHAPTER III : PROCEEDINGS, POWERS AND FUNCTIONS OF THE COMMISSION View Judgements
  9 Proceedings of the Commission View Judgements
  10 Powers of the Commission View Judgements
  11 Functions of the Commission View Judgements
  title CHAPTER IV : POWERS OF THE STATE GOVERNMENT View Judgements
  12 General powers of the State Government View Judgements
  title CHAPTER V : GRIDCO View Judgements
  13 Constitution and functions of the Gridco View Judgements
  title CHAPTER VI : LICENSING OF TRANSMISSION AND SUPPLY View Judgements
  14 Licensing View Judgements
  15 Grant of licences by the Commission View Judgements
  16 Exemption from the requirement to have a licence View Judgements
  17 General duties and powers of the licensees View Judgements
  18 Revocation of licence View Judgements
  19 Amendment of licence View Judgements
  20 Provisions where licence is revoked View Judgements
  21 Restrictions on licensees and generating companies View Judgements
  22 Annual accounts of licensee View Judgements
  title CHAPTER VII : RE-ORGANISATION OF THE ELECTRICITY INDUSTRY View Judgements
  23 Transfer of Board's properties, powers, functions and duties View Judgements
  24 Provisions relating to personnel View Judgements
  25 Variation of transfer View Judgements
  title CHAPTER VIII : TARIFFS View Judgements
  26 Licensee's revenues and tariffs View Judgements
  27 Finances of licensees View Judgements
  title CHAPTER IX : COMMISSION'S POWER TO PASS ORDERS AND ENFORCE DECISIONS View Judgements
  28 Interim Orders View Judgements
  29 Final orders View Judgements
  30 Effect and enforcement of interim and final orders and emergency provisions View Judgements
  31 Fines and Charges View Judgements
  title CHAPTER X : ADVISORY COMMITTEE CONSUMER CONSULTATION View Judgements
  32 Commission Advisory Committee View Judgements
  33 Consumer protection and standard of performances View Judgements
  34 Electricity supply and overall performance standards View Judgements
  35 Information with respect to levels of performances View Judgements
  title CHAPTER XI : ARBITRATION AND APPEALS View Judgements
  37 Arbitration by the Commission View Judgements
  38 Appeals from decisions of electrical inspectors View Judgements
  39 Appeals against the orders of the Commission View Judgements
  title CHAPTER XII : OFFENCES AND PENALTIES View Judgements
  40 Penalty for contravention of Section 14 View Judgements
  41 Penalties for contravention of other provisions View Judgements
  42 Offences by companies View Judgements
  43 Power to compound offences View Judgements
  44 Cognizance of offences View Judgements
  45 Penalties and proceedings not to prejudice other actions View Judgements
  title CHAPTER XIII : MISCELLANEOUS View Judgements
  46 Recovery of fees, fines and charges View Judgements
  47 Application of fine and charges View Judgements
  48 No part of the fines or penalties imposed to be passed on View Judgements
  49 Protection of action taken in good faith View Judgements
  50 Bar of jurisdiction View Judgements
  51 Power to remove difficulties View Judgements
  52 Proceedings before the Commission to be judicial proceedings View Judgements
  53 Members and staff of Commission to be public servants View Judgements
  54 Power to make regulations View Judgements
  55 Power to make rules View Judgements
  56 Rules and regulations to be laid View Judgements
  title CHAPTER XIV : EFFECT ON EXISTING CENTRAL LAW View Judgements
  57 Effect of the Act on the Indian Electricity Act, 1910 and the Electricity (Supply) Act, 1948 View Judgements
  58 Savings View Judgements
  SCHEDULE I
  Part - I
  Part - II



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