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Oriental Gas Company Act, 1857


1. Power to  break up  streets, etc.,  under superintendence, and to open drains.

In  the Town  of Calcutta  and its  environs, and in any  other town  or place to which the provisions of this Act may hereafter  be extended,  by a law to be passed for that purpose, the Oriental Gas  Company,  Limited,   under  such  superintendence  as  is  hereinafter  specified, may  open and break up the soil and pavement of the several  streets and  bridges, and may open and break up any sewers, drains, or  tunnels within  or under  such streets  and bridges,  and lay down and  place within the same limits pipes, conduits, service-pipes, and other  works, and  from time  to time  repair, alter, or remove the same, and  also make  any sewers  that may  be necessary  for  carrying  off  the  washings and  waste liquids  which may arise in the making of the Gas;  and, for  the purposes  aforesaid, may  remove and  use all  earth and  materials in  and under such streets and bridges; and they may in such  streets erect  any pillars,  lamps, and  other works, and do all other  acts which the said Company shall from time to time deem necessary for  supplying Gas  to the inhabitants of the said Town of Calcutta and its  environs, or  other town or place as aforesaid, doing as little damage  as may  be in  the execution  of the powers hereby granted, and making  compensation for any damage which may be done in the execution of such  powers.



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