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8. Power to enter land for inspection, etc.-

For maintaining, examining, repairing, altering or removing any pipelines, or for doing any other act necessary for the utilisation of the pipelines or for the making of any inspection or measurement for any of the aforesaid purposes, any person authorised in this behalf by the Central Government, the State Government or the corporation, as the case may be, may, after giving reasonable notice to the occupier of the land under which the pipelines has been laid, enter therein with such workmen and assistants as may be necessary: Provided that, where such person is satisfied that an emergency exists no such notice shall be necessary: Provided further that, while exercising any powers under this section, such person or any workmen or assistant of such person, shall cause as little damage or injury as possible to such land.



Petroleum and Minerals Pipelines (Acquisition of Right of user in Land) Act, 1962 Back




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