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Supreme Court: Fixing of Commercial Tariff for Self-Financed Educational Institutions Legally Valid - (24 Feb 2020)

ELECTRICITY

Supreme Court has held that clubbing of Self-financed educational institutions with commercial service providers to fix electricity tariffs Higher than Government-run & aided educational institutions was legally justifiable in terms of the Electricity Act, 2003.

Tags : SUPREME COURT   COMMERCIAL TARIFF FOR SELF-FINANCED EDUCATIONAL INSTITUTIONS  

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