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

Railways Act, 1989


56. Power to refuse to carry persons suffering from infections or contagious diseases.

(1) A person suffering from such infectious or contagious diseases, as may be prescribed, shall not enter or re main in any carriage on a railway or travel in a train without the permission of a railway servant authorized in this behalf. 

(2) The railway servant giving permission under sub-section (1), shall arrange for the separation of the person suffering from such disease from other persons in the train and, such person shall be carried in the train subject to such other conditions as may be prescribed.

(3) Any person who enters or remains in any carriage or travels in a train without permission as required under sub-section (1) or in contravention of any condition prescribed under sub-section (2), such person and a person accompanying him shall be liable to the forfeiture of their passes or tickets and removal from railway by any railway servant.



Railways Act, 1989 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