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Oriental Gas Company Act, 1857


11. Meters  not liable  to distress  for rent, etc.-

Any meter or fitting let  for hire  by the  said Company  shall not  be subject  to distress for  rent or  revenue or any rate due upon the premises where the same may be used, nor be taken in execution under any process of a  Court of  law or  equity, or  any proceeding in insolvency against the  person in whose possession the same may be.



Oriental Gas Company Act, 1857 Back




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