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Carriage of Goods


Railways liability  

Railways are liable for loss, destruction or non-delivery of goods arising from any cause except the acts of God, war or public enemies, fire, explosion or any unforeseen risk, arrest, restraint or seizure under legal process, restrictions imposed by the Central or State Govts, natural deterioration or wastage due to inherent defect, vice or quality of goods; latent defects, and any act of omission or negligence on the part of consignor or his agents.



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