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Multimodal Transportation of Goods Act, 1993

[Act No. 28 of 1993 dated 2nd. April, 1993]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II 

Regulation Of Multimodal Transportation

3

No person to carry on business without registration

4

Registration for multimodal transportation

5

Cancellation of registration

6

Appeal

Chapter III

Multimodal Transport Document

7

Issue of multimodal transport document

8

Multimodal transport document to be regarded as document of title

9

Contents of multimodal transport document

10

Reservation in the multimodal transport document

11

Evidentiary effect of the multimodal transport document

12

Responsibility of the consignor

Chapter IV

Responsibilities And Liabilities Of The Multimodal Transport Operator

13

Basis of liability of multimodal transport operator

14

Limits of liability when the nature and value of the consignment have not been declared and stage of transport where loss or damage occurred is not known

15

Limits of liability when the nature and value of the consignment have not been declared and stage of transport where loss or damage occurred is known

16

Liability of the multimodal transport operator in case of delay in delivery of goods under certain circumstances

17

Assessment of compensation

18

Loss of right of multimodal transport operator to limit liability

19

Limit of liability of multimodal transport operator for total loss of goods

20

Notice of loss of or damage to goods

Chapter V 

Miscellaneous

21

Special provision for dangerous goods

22

Right of multimodal transport operator to have lien on goods and documents

23

General average

24

Limitation on action

25

Jurisdiction for instituting action

26

Arbitration

27

Delegation of power

28

Multimodal transport contract to be made in accordance with this Act

29

Act to override other enactments

30

Power to make rules

31

Amendment of certain enactments

32

Repeal and savings

Schedule

Amendment of Certain Enactments

An Act to provide for the regulation of the multimodal transportation of goods, from any place in India, to a place outside India on the basis of a multimodal transport contract and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Forty-fourth Year of the Republic of India as follows: -



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