AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Public Liability Insurance Act, 1991


13. Power to make application to courts for restraining owner from handling hazardous substances

(1) If the Central Government or any person authorized by that Government in this behalf has reason to believe that any owner has been handling any hazardous substance in contravention of any of the provisions of this Act, that Government or, as the case may be, that person may make an application to a court, not inferior to that of a Metropolitan Magistrate or a Judicial Magistrate of first-class for restraining such owner from such handling,

(2) On receipt of the application under sub-section (1), the Court may make such order as it deems fit.

(3) Where under sub-section (2), the Court makes an order restraining any owner from handling hazardous substance, it may, in that order-

(a) direct such owner to desist from such handling,

(b) authorize the Central Government or, as the case may be, the person referred to in sub-section (1), if the direction under clause (a) is not complied with by the owner to whom such direction is issued, to implement the direction in such manner as may be specified by the Court.

(4) All expenses incurred by the Central Government, or as the case may be, the person in implementing the directions of Court under clause (b) of sub-section (3), shall be recoverable from the owner as arrears of land revenue or of public demand.



Public Liability Insurance Act, 1991 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys