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The Control of National Highways (Land and Traffic) Act, 2002

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Establishment of Highway Administrations and Tribunals, Etc.

3

Establishment of Highway Administrations

4

Powers and functions of Highway Administration

5

Establishment of Tribunals

6

Composition of Tribunal

7

Qualifications for appointment as Presiding Officer

8

Term of office

9

Staff of Tribunal

10

Salary and allowances and other terms and conditions of service of Presiding Officer

11

Warehouse receipts

12

Resignation and removal

13

Financial and administrative powers of Presiding Officer

14

Jurisdiction, powers and authority of Tribunal

15

Bar of jurisdiction

16

Procedure and powers of Tribunal

17

Conditions as to making of interim order

18

Execution of orders of Tribunal

19

Limitation

20

Appointment of officers to act on behalf of Highway Administration

21

Delegation of powers

22

Power to transfer jurisdiction

Chapter III

Prevention of Unauthorised Occupation of Highway Land and Their Removal

23

Highway land to be deemed as property of Central Government

24

Prevention of occupation of highway land

25

Grant of lease or licence of highway land for temporary use

26

Removal of unauthorised occupation

27

Recovery of cost of removal of unauthorised occupation and fine imposed

Chapter IV

Control of Access to the National Highways

28

Right of access

29

Procedure for permission to access to Highway

30

Regulation or diversion of access, etc.

Chapter V

Regulation of Different Types of Traffic on National Highways

31

Highway Administration to regulate traffic when Highway deemed unsafe

32

Prohibition of use of heavy vehicles on certain Highways

33

Temporary closure of traffic on Highway

34

Permanent closure of Highway

35

Power to restrict the use of vehicles

36

Prevention and repair of damage to Highway

37

Prohibition to leave vehicles or animals in dangerous position

Chapter VI

Regulation of Construction on Highway Land for Public Utilities, Drains, Etc.

38

Construction on highway land

Chapter VII

Offence and Penalty

39

Offence and penalty

Chapter VIII

Miscellaneous

40

Right of appellant to take assistance of legal practitioner

41

Finality of orders

42

Duty of village officials

43

Conduct of inquiry

44

Presiding Officers and employees of Tribunals, etc., to be public servants

45

Protection of action taken in good faith

46

Offences by companies

47

Procedure for service of notices, etc.

48

Act to have overriding effect

49

Power to remove difficulties

50

Power to make rules

THE CONTROL OF NATIONAL HIGHWAYS (LAND AND TRAFFIC) ACT, 2002 ACT NO. 13 OF 2003 [14th January, 2003.] An Act to provide for control of land within the National Highways, right of way and traffic moving on the National Highways and also for removal of unauthorised occupation thereon. BE it enacted by Parliament in the Fifty-third Year of the Republic of India as follows:-



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