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Indian Boilers Act, 1923

[Act No. 5 of 1923 dated 23rd. February, 1923]1

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Definition

2A

Application of Act to feed-pipes

2B

Application of Act to economizers

3

Limitation of application

4

Power to limit extent

5

Chief Inspector, Deputy Chief Inspectors and Inspectors

6

Prohibition of use of unregistered or uncertificated boiler

7

Registration

8

Renewal of certificate

9

Provisional orders

10

Use of boiler pending grant of certificate

11

Revocation certificate or Provisional order

12

Alterations and renewals to boilers

13

Alterations and renewals to steam-pipes

14

Duty of owner at examination

15

Production of certificates, etc.

16

Transfer of certificates, etc.

17

Powers of entry

18

Report of accidents

19

Appeals to chief Inspector

20

Appeals to appellate authority

20A

Power of Central Government to revise order of appellate authority

21

Finality of orders

22

Minor penalties

23

Penalties for illegal use of boiler

24

Other penalties

25

Penalty for tampering with register marks

26

Limitation and previous sanction for prosecutions

27

Trial of offences

27A

Central Boilers Boards

28

Power to make regulations

28A

Power of Central Government to make rules

29

Power to make rule

30

Penalty for breach of rules

31

Publication of regulations and rules

31A

Power of Central Government to give directions

32

Recovery of fees etc.

33

Applicability to the Government

34

Exemption

35

[Repealed by the Repealing Act, 1927]

The Schedule

[Repealed by The Repealing Act, 1927]

  Footnotes

 

An Act to consolidate and amend the low relating to steam-boilers.

Whereas it is expedient to consolidate and amend the law relating to steam boilers;

It is hereby enacted as follows: -



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