AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

20. Tolls.

The tolls charged at such ferries shall not exceed the highest rates for the time being fixed under section 15 for similar public ferries.

1. Subs. by Act 3 of 1886, s. 2, for the first paragraph (w.e.f. 29-1-1886).

2. Ins. by s. 2, ibid. (w.e.f. 29-1-1886).

3. An explanation has been added to section 13 in the C.P. by the Northern India Ferries (C.P. Amendment) Act, 1937 (C.P. 23 of 1937).

4. So much of section 15 is repealed as provides for the exemption from payment of tolls of any persons, animals, vehicles or other things exempted by section 3 of the Indian Tolls (Army and Air Force) Act, 1901 (2 of 1901); see section 8 of that Act.

5. Subs. by Act 3 of 1886, s. 1, for "auction" (w.e.f. 29-1-1886).

6. Subs. by the A.O. 1937 for section 17.



Northern Indian Ferries Act, 1878 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys