No. 29]

Separate paging is given to this Part in order that it may be filed as a separate compilation.

MINISTRY OF LAW, JUSTICE AND COMPANY AFFAIRS

(Legislative Department)

New Delhi, the 2nd July, 1998 / Asadha 11 , 1920 (Saka)

The following Act of Parliament received the assent of the President on the 2nd July, 1998, and is hereby published for general information :-

THE ELECTRICITY REGULATORY COMMISSIONS ACT, 1998

No. 14 of 1998

(2nd July; 1998)

An Act to provide for the establishment of a Central Electricity Regulatory Commission and State Electricity Regulatory Commissions, rationalization of electricity tariff, transparent policies regarding subsidies, promotion of efficient and environmentally benign policies and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Forty-ninth Year of the Republic of India as follows :

CHAPTER I

PRELIMINARY

1. (1) This Act may be called the Electricity Regulatory Commissions Act, 1998.

(2) It extends to the whole of India except the State of Jammu and Kashmir.

(3) It shall be deemed to have come into force on the 25th day of April, 1998.

 

 

 

 

 

 

 

 

 

 

 

 

 


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