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The Carriage by Road Act, 2007

Contents

 

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Persons not to engage in business of common carrier without registration

4

Application for grant or renewal of registration

5

Suspension or cancellation of registration

6

Appeal

7

Submission of annual return

8

Goods forwarding note

9

Goods receipt

10

Liability of common carrier

11

Rates of charge to be fixed by common carrier for carriage of consignment at a higher risk rate

12

Conditions limiting exonerating the liability of the common carrier

13

Provision for carriage of goods of dangerous or hazardous nature to human life

14

Power of Central Government to prohibit carriage of certain class of goods

15

Right of common carrier in case of consignee's default

16

Notice for institution of a suit

17

General responsibility of common carrier

18

Punishment for contravention in relation to non-registration, carrying goods of dangerous or hazardous nature, or prohibited goods

19

Composition of offences

20

Power to make rules

21

Power to remove difficulties

22

Repeal and saving

The Carriage by Road Act, 2007

THE CARRIAGE BY ROAD ACT, 2007 NO. 41 OF 2007 [29th September, 2007.] An Act to provide for the regulation of common carriers, limiting their liability and declaration of value of goods delivered to them to determine their liability for loss of, or damage to, such goods occasioned by the negligence or criminal acts of themselves, their servants or agents and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-eighth Year of the Republic of India as follows:-



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