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The Chaparmukh-Silghat Railway Line and The Katakhal-Lalabazar Railway Line (Nationalisation) Act, 1982

[Act No. 36 of 1982]

[17th August, 1982.]

An Act to provide for the acquisition of the undertakings of the Chaparmukh-Silghat Railway Company Limited in relation to the Chaparmukh-Silghat Railway Line and the undertakings of the Katakhal-Lalabazar Railway Company Limited in relation to the Katakhal-Lalabazar Railway Line with a view to securing the efficient operation of the said Railway lines so as to subserve the needs of the north-eastern areas of India and to protect the links of communication between the said areas and the rest of the country and for matters connected therewith or incidental thereto.

WHEREAS the Chaparmukh-Silghat Railway Line owned by the Chaparmukh-Silghat Railway Company Limited and the Katakhal-Lalabazar Railway Line owned by the Katakhal-Lalabazar Railway Company Limited, are vital communication links between the north-eastern areas of India and the rest of the country;

AND WHEREAS the said Railway Lines are integrated with the metre gauge system of the contiguous North-East Frontier Railway;

AND WHEREAS the condition of assets of the aforesaid companies has reached such a stage that it may not be possible to operate train services for long on the railway lines owned by them;

AND WHEREAS it is necessary to secure the efficient operation of the said Railway lines;

BE it enacted by Parliament in the Thirty-third Year of the Republic of India as follows:-



Chaparmukh-Silghat Railway Line and the Katakhal-Lalabazar Railway Line (Nationalisation) Act, 1982 Back




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