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The Indian Tramways Act, 1886

41. Saving of power of local authority and police to regulate traffic on roads.-

Nothing in this Act, or in an order or any rule made under this Act, shall affect the powers of a local Authority or of a Magistrate or police-officer to regulate the passage of traffic along or across a road along or across which a tramway is laid; and the authority Magistrate or officer aforesaid may exercise its or his powers as well on as off the tramway and with respect as well to the traffic of a promoter, lessee or licensee as to the traffic of other persons.



Indian Tramways Act, 1886 Back




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