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Oriental Gas Company Act, 1857


20. How  expenses to  be ascertained.-

The amount of the expenses of every  such examination  and repair,  and of any injury done to the said Company,  shall, in  case of any dispute about the same, together with the costs of ascertaining and recovering the same, be ascertained and recovered  in the  manner prescribed  for  the  ascertainment  and recovery of expenses in section of this Act.



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