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Public Liability Insurance Act, 1991


[Act No. 6 of Year 1991]

Contents

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Liability to give relief in certain cases on principle of no fault

4

Duty of owner to take out insurance policies

5

Verification and publication of accident by Collector

6

Application for claim for relief

7

Award of relief

7A

Establishment of Environmental Relief Fund

8

Provisions as to other right to claim compensation for death, etc.

9

Power to call for information

10

Power of entry and inspection

11

Power of search and seizure

12

Power to give directions

13

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

14

Penalty for contravention of sub-section (1) or sub-section (2) of section 4 or failure to comply with directions under section 12

15

Penalty for failure to comply with direction under section 9 or order under section 11 or obstructing any person in discharge of his functions under section 10 or 11

16

Offences by companies

17

Offences by Government Departments

18

Cognizance of offences

19

Power to delegate

20

Protection of action taken in good faith

21

Advisory Committee

22

Effect of other laws

23

Power to make rules

 

Schedule

Public Liability Insurance Rules, 1991

1

Short title and commencement

2

Definitions

3

Application for relief

4

Documents that may be required

5

Powers of Collector

6

Establishment and administration of fund

7

Miscellaneous

8

Directions

9

Manner of giving notice

10

Extent of liability

11

Contribution of owner to the environmental relief fund

Form I

Form of Application for Compensation

Form II

Form of Notice

An Act to provide for public liability insurance for the purpose of providing immediate relief to the persons affected by accident occurring while handling any hazardous substance and for matters connected therewith or incidental thereto.

Comment: This Act seeks inter-alia to provide for public liability insurance so that immediate relief may be extended to the persons affected by accident occurring while handling any hazardous substance.

Be it enacted by Parliament in the Forty-First Year of the Republic of India as follows:



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