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Indian Boilers Act, 1923


13. Alterations and renewals to steam-pipes

Before the owner of any boiler registered under this Act makes any structural alteration, addition or renewal in or to any steam-pipe attached to the boiler, he shall transmit to the Chief Inspector a report in writing of his intention and shall send therewith such particulars of the proposed alteration, addition or renewal as may be prescribed.



Indian Boilers Act, 1923 Back




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