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38. Notice of metro railway accident.

(1) Where, in the course of working a metro railway,

(a) any accident attended with loss of any human life, or with grievous hurt, as defined in the Indian Penal Code (45 of 1860); or

(b) any collision between trains; or

(c) the derailment of any train carrying passengers, or of any part of such train; or

(d) any accident of a description usually attended with loss of human life or with such grievous hurt as aforesaid; or

(e) any accident of any other description which the Central Government may notify in this behalf,

occurs, the metro railway official in charge of the section of the metro railway on which the accident occurs, shall, without delay, give notice of the accident in such form and containing such particulars as may be prescribed to the Deputy Commissioner and the Deputy Commissioner of Police, within whose jurisdiction the accident occurs, the officer in charge of the police station within the local limits of which the accident occurs and to such other Magistrate or police officer as may be appointed in this behalf by the Central Government.

(2) The metro railway administration, within whose jurisdiction the accident occurs, shall, without delay, give notice of the accident to the 2[State Government] and the Commissioner having jurisdiction over the place of the accident.



Metro Railways (Operation and Maintenance) Act, 2002 Back




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