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15. Formalities to be complied with before giving sanction to the opening of metrorailway.

(1) The Central Government shall, before giving its sanction to the opening of the metro railway under section 14, obtain a report from the Commissioner that

(a) he has made a careful inspection of the metro railway and the rolling stock that may be used thereon;

(b) the moving and fixed dimensions as laid down by the Central Government have not been infringed;

(c) the track structure, strength of bridges, standards of signalling system, traction system, general structural character of civil works and the size of, and maximum gross load upon, the axles of any rolling stock, comply with the requirements laid down by the Central Government; and

(d) in his opinion, metro railway can be opened for the public carriage of passengers without any danger to the public using it.

(2) If the Commissioner is of the opinion that the metro railway cannot be opened without any danger to the public using it, he shall, in his report, state the grounds therefor, as also the requirements which, in his opinion, are to be complied with before sanction is given by the Central Government.

1.Subs. by Act 34 of 2009, s. 10, for section 12 (w.e.f. 7-9-2009).

2.Subs. by s. 11, ibid., for "Commissioner" (w.e.f. 7-9-2009).

3.Subs. by s. 5, ibid., for "metropolitan city of Delhi" (w.e.f. 7-9-2009).

(3) The Central Government, after considering the report of the Commissioner, may sanction the opening of the metro railway under section 14 as such or subject to such conditions as may be considered necessary by it for the safety of the public.



Metro Railways (Operation and Maintenance) Act, 2002 Back




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