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Railways Act, 1989


105. Right, of railway administration to cheek contents of certain consignment or luggage. 

Where the value has been declared under section 103 in respect of any consignment a railway administration may make it a condition of tarrying such consignment that a railway servant authorized by it in this behalf has been satisfied by examination or otherwise that the consignment tendered for carriage contain the articles declared.



Railways Act, 1989 Back




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