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

7. Dangerous or offensive goods.

(1) No person shall take or cause to be taken any dangerous or offensive goods upon the metro railway.

(2) If any metro railway official has reason to believe that any such goods are contained in a package in the custody of any passenger, he may cause the package to be opened for the purpose of ascertaining its contents.



Calcutta Metro Railway (Operation and Maintenance) Temporary Provisions Act, 1985 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys