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Oriental Gas Company Act, 1857


19. Expenses  to abide  result of  examination.-

If upon any such examination it  appears that  such water  has been  fouled by  any Gas belonging  to   the  said   Company,  the  expenses  of  the  digging, examination, and  repair of  the street or place disturbed in any such examination shall  be paid  by the  said Company;  but  if  upon  such examination, it  appear that  the water has not been fouled by the Gas of the  said Company,  the person causing such examination to be made, shall pay  all such  expenses, and  shall also  make good  to the said Company any  injury which  may be  occasioned to  their works  by such examination.



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