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Oriental Gas Company Act, 1857


2. Not to enter on privet land without consent.-

Provided always,  that nothing herein shall authorize or empower the said Company to lay down or  place any  pipe or  other works into, through, or against any building, or  in any  land not  dedicated to  public use,  without the consent of  the owners  and occupiers  thereof; except  that the  said Company may  at any  time enter  upon and lay or place any new pipe in  the place  of an  existing pipe, in any land wherein any pipe has been already lawfully laid down or placed in pursuance of this Act, and may  repair or alter any pipe so laid down.



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