Notification

New Delhi, the 23rd April, 1999

No. 8/1/99-CERC.  In exercise of the powers conferred on it by Section 55 of the Electricity Regulatory Commissions Act, 1998 (Act 14 of 1998) the Central Electricity Regulatory Commission hereby makes the following Regulations, namely :

CHAPTER I

GENERAL

 Short title, commencement, and interpretation

1.         (1)  These Regulations may be called the Central Electricity Regulatory Commission (Conduct of Business) Regulations, 1999.

            (2) They shall come into force on the date of their publication in the official Gazette

            (3) They extend to the whole of India except the State of Jammu and Kashmir.

Definitions

2.             (1)    In these Regulations, unless the context otherwise requires :

(a) 'Act' means the Electricity Regulatory Commissions Act, 1998 (Act 14 of 1998)

(b) 'Commission' means the Central Commission constituted under the Act;

(c) 'Officer' means an officer of the Commission;

(d) 'Petition' means and includes all petitions, applications, complaints, appeals, replies, rejoinders, supplemental pleadings, other papers and documents;

(e) 'Proceedings' mean and include proceedings of all nature that the Commission may hold in the discharge of its function under the Act;

 

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