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Petroleum Act, 1934


5. Production, refining and blending of petroleum.

(1) No one shall produce, refine or blend petroleum save in accordance with the rules made under sub-section (2).

(2) The Central Government may make rules

(a) prescribing the conditions subject to which petroleum may be produced, refined or blended; and 

(b) regulating the removal of petroleum from places where it is produced, refined or blended and preventing the storage therein and removal there from, except as 15[petroleum Class A]. of any petroleum which has not satisfied the prescribed tests.

16[***]



Petroleum Act, 1934 Back




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