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4.Tolls on vessels transporting troops and baggage, etc., of troops embarked ordisembarked.

(1) No tolls shall be leviable by any local authority in respect of

(a) any vessel employed by 6[the Central Government] solely for the transport of troops, or

(b) the horses, baggage or other effects of any troops embarking or disembarking at any port, or

(c) carriages belonging to Government or employed 2[in the Indian] military 3[or airforce] service embarking or disembarking at any port.

(2) In respect of all such vessels or troops, their families, their horses, baggage, and their effects, or any such carriages as aforesaid, the local authority concerned shall. in addition to its duties in the embarking and disembarking of the same, perform and supply all such reasonable services and accommodation as may, from time to time, be required by 6[the Central Government], and shall receive payment for all such services and accommodation on such terms and for such periods as may, from time to time, be determined by 6[the Central Government] in consultation with such local authority.

1 . Su b s. b y Act 3 o f 195 1, s. 3 and th e Sch edu le, fo r "Ind ian Regular Reserve o f Officers.

2 . Th e wo rd s "th e Ro yal Air Fo rce Vo lu nteer Reserve ando mitted b y th e A. O . 19 50 .

3 . Th e wo rd s "o r th e Fed eral Railway Au tho rity o mitted b y th e A. O . 1 948 .

4 . Su b s. b y Act 1 4 o f 19 42, s . 4, fo r clau ses (a ) to ( h ) .

5 . Su b s. b y th e A. O . 1 950 for "His M ajesty's Regu lar Forces.

6 . Th e wo rd "o r in su b - clau se (ii) o mitted b y th e Ad aptatio n o f Laws (No . 2 ) Ord er 195 6 .

7. Sub-clause (iii) omitted by the Ad ap tation o f Laws (No . 2 ) Ord er 195 6 .

8 . Sub s . b y Act 3 o f 195 1, s . 3 an d th e Sch edu le, fo r "th e Au xiliary Fo rce (In dia) or o f th e Ind ian Territo rial Fo rce.

9 . Su b s. b y s . 3 and th e Sched ule , i bi d . , for th e fo rmer su b - clau se ( a ) .

10 . Th e wo rd "o r in sub - clau se ( ii i ) o mitted b y th e Adap tation o f Laws (No . 2) Ord er 1 956 .

11 . Sub-clause (iv) o mitted b y the Ad ap tation o f Laws (No . 2) Ord er 1 956 .



Indian Tolls (Army and Air Force) Act, 1901 Back




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