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

Railways Act, 1989


77. Power of railway administration to deliver goods or sale proceeds thereof in certain cues.

Where no railway receipt is forthcoming and any consignment or the sale proceeds of any consignment are claimed by two or more persons, the railway administration may withhold delivery of such consignment or sale proceeds as the case may be, and shall deliver such consignment or sale proceeds in such manner as ma be prescribed.



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