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GOVERNMENT OF INDIA
MINISTRY OF POWER
LOK SABHA
STARRED QUESTION NO: 359
ANSWERED ON:  05.02.2004
OUTLAY UNDER APDRP
M. JAGANNATH
Will the Minister of



POWER be pleased to state:-




(a) whether the Deepak Parekh Committee has suggested bringing down the investment portion of the total outlay under Accelerated Power Development and Reforms Programme over the years;

(b) if so, whether the huge amount of money already involved in the power sector is being wasted due to heavy power theft; and

(c) the steps taken by the Government to ensure proper utilization of funds by the State Electricity Boards?


ANSWER
THE MINISTER OF POWER ( SHRI ANANT GANGARAM GEETE )

(a) to (c) : A Statement is laid on the Table of the House.

STATEMENT REFERRED TO IN REPLY TO PARTS (a) TO (c) OF STARRED QUESTION NO. 359 TO BE ANSWERED IN THE LOK SABHA ON 05.02.2004 REGARDING OUTLAY UNDER APDRP.

(a) : Yes, Sir.

(b) : No, Sir. Even the Deepak Parekh Committee has suggested that the investment component should be gradually brought down over a period of time and not stopping it altogether.

(c) : Guidelines on Accelerated Power Development and Reforms Programme (APDRP) stipulate that:

i. the States receiving APDRP assistance shall open a separate account for proper audit certification. States which do not open a separate account will not be entitled to receive any fund under APDRP.

ii. Funds provided under APDRP cannot be diverted for any other scheme or purpose. In the case of diversion, the equivalent amount will be adjusted with a penal interest of 10% against the next installment of Central Plan Assistance to be released to that State Government in that year or in the subsequent year.

iii. The State Governments/State Electricity Boards (SEBs) are required to submit monthly progress report in respect of progress of execution of projects, funds utilization etc.

In addition, the Steering Committee under the Chairmanship of Secretary (Power), Ministry of Power and State level Distribution Reforms Committees, reviews the progress of works under APDRP and proper utilization of funds released under APDRP from time to time.


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