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Oriental Gas Company Act, 1857


9. Recovery  of rent  due for  gas.-

If any  person supplied with Gas, or  any person  to whom  any meter or fitting shall have been let for hire by the said Company, neglect to pay the rent due for the same to the  said Company,  the said Company may stop the Gas from entering the premises  of such  person, by cutting off the service-pipes, or by such means  as the  said Company shall think fit, and recover the rent due from  such person,  together with  the expenses of cutting off the Gas, by action in any Court of competent jurisdiction.



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