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The Northern Indian Ferries Act, 1878

[Act No. 17 of 1878]

[9th November, 1878.]

Contents:
Title The Northern Indian Ferries Act, 1878
Sections: Particulars:
Chapter I Preliminary
1. Short title, extent and commencement.
2. [Repealed.].
3. Interpretation-clause.
Chapter II Public Ferries
4. Power to declare establish define and discontinue public ferries.
5. Claims for compensation.
6. Superintendence of public ferries.
7. Management may be vested in municipality.
7A. Management may be vested in District Council or District or Local Board.
8. Letting ferry tolls by auction.
9. Recovery of arrears from lessee.
10. Power to cancel lease.
11. Surrender of lease.
12. Power to make rules.
13. Private ferry not to ply within two miles of public ferry without sanction.
14. Person using approaches, etc., liable to pay toll.
15. Tolls.
16. Table of tolls.
17. Tolls, rents, compensation and fines are to form part of revenues of State.
18. Compounding for tolls.
Chapter III Private Ferries
19. Power to make rules.
20. Tolls.
Chapter IV Penalties and Criminal Procedure
21. Penalty for breach of provisions as to table of tolls, list of tolls and return of traffic.
22. Penalty for taking unauthorised toll, and for causing delay.
23. Penalty for breach of rules made under sections 12 and 19.
24. Concealment of lease on default or breach of rules.
25. Penalties on passengers offending.
26. Penalty for maintaining private ferry within prohibited limits.
Chapter VI Of The Remuneration of Pleaders, Mukhtars and Revenue-Agents
27. Fines payable to lessee.
28. Penalty for rash navigation and stacking of timber.
29. Power to arrest without warrant.
30. Power to try summarily.
31. Magistrate may assess damage done by offender.
Chapter V Miscellaneous
32. Power to take possession of boats, etc., on surrender or cancellation of lease.
33. Similar power in cases of emergency.
34. Jurisdiction of Civil Courts barred.
35. Delegation of powers.
36. [Repealed.]


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