Petroleum and Natural Gas Regulatory Board Act, 2006


Section
Section Title
  INTRODUCTION
  1 Short title, extent, commencement and application View Judgements
  2 Definitions View Judgements
  3 Establishment and incorporation of the Board View Judgements
  4 Qualification for appointment of Chairperson and other members View Judgements
  5 Term of office, conditions of service, etc., of Chairperson and other members View Judgements
  6 Powers of Chairperson View Judgements
  7 Removal of Chairperson or any other member from office View Judgements
  8 Meetings of the Board View Judgements
  9 Vacancies, etc., not to invalidate proceedings of the Board View Judgements
  10 Officers and other employees of the Board View Judgements
  11 Functions of the Board View Judgements
  12 Powers regarding complaints and resolution of disputes by the Board View Judgements
  13 Procedure of the Board View Judgements
  14 Register View Judgements
  15 Registration of entities View Judgements
  16 Authorisation View Judgements
  17 Application for authorisation View Judgements
  18 Publicity of applications View Judgements
  19 Grant of authorisation View Judgements
  20 Declaring laying, building, etc., of common carrier or contract carrier and city or local natural gas distribution network View Judgements
  21 Right of first use, etc View Judgements
  22 Transportation tariff View Judgements
  23 Suspension or cancellation of authorisation View Judgements
  24 Board to settle disputes View Judgements
  25 Filling of complaints View Judgements
  26 Power to investigate View Judgements
  27 Factors to be taken into account by the Board View Judgements
  28 Civil penalty for contravention of directions given by the Board View Judgements
  29 Orders passed by Board deemed to be decrees View Judgements
  30 Appellate Tribunal View Judgements
  31 Technical Member (Petroleum and Natural Gas) View Judgements
  32 Terms and conditions of service of Technical Member (Petroleum and Natural Gas) View Judgements
  33 Appeals to Appellate Tribunal View Judgements
  34 Procedure and powers of the Appellate Tribunal View Judgements
  35 Power of Appellate Tribunal to make rules View Judgements
  36 Orders passed by Appellate Tribunal to be executable as a decree View Judgements
  37 Appeal to Supreme Court View Judgements
  38 Grants by Central Government View Judgements
  39 Fund View Judgements
  40 Accounts and audit View Judgements
  41 Annual and its laying before Parliament View Judgements
  42 Power of Central Government to issue directions View Judgements
  43 Taking over control and management of facilities and business premises of any entity and retail outlets in public interest View Judgements
  44 Punishment for contravention of directions of the Board View Judgements
  45 Penalty for wilful failure to comply with orders of Appellate Tribunal View Judgements
  46 Punishment for unauthorized activities View Judgements
  47 Punishment for establishing or operating a liquefied natural gas terminal without registration View Judgements
  48 Punishment for laying, building, operating or expanding a common carrier or contract carrier without authorisation View Judgements
  49 Punishment for wilful damages to common carrier or contract carrier View Judgements
  50 Offences by companies View Judgements
  51 Maintenance of data bank and information View Judgements
  52 Obligations of entities View Judgements
  53 Furnishing of returns , etc., to Central Government View Judgements
  54 Chairperson members, etc., to be public servants View Judgements
  55 Protection of action taken in good faith View Judgements
  56 Civil courts not to have jurisdiction View Judgements
  57 Cognizance of certain offences View Judgements
  58 Delegation View Judgements
  59 Power to remove difficulties View Judgements
  60 Power of Central Government to make rules View Judgements
  61 Power of Board to make regulations View Judgements
  62 Rules and regulations to be laid before parliament View Judgements
  63 Transitional arrangements View Judgements



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