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Railways Act, 1989


37. Matters not within the jurisdiction of the Tribunal.

Nothing in this Chapter shall confer jurisdiction on the Tribunal in respect of-

(a) classification or re-classification of any commodity;

(b) fixation of wharfage and demurrage charges (including condition attached to such charges);

(c) fixation of fares levied for the carriage of passengers and freight levied for the carriage of luggage, parcels, railway material and military traffic; and 

(d) fixation of lump sum rates.



Railways Act, 1989 Back




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