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7[22. Extent of Act.

This Act, as amended by subsequent Acts, extends to the whole of India except 8[the territories which, immediately before the 1st November, 1956, were comprised in Part B States]; but it shall not apply to carriages ordinarily plying for hire within the limits of any municipality or cantonment or other place in which any law for the regulation of carriages is for the time being in force.

1. The words "provided he is not a European British subject" omitted by the A.O. 1950.

2. Added by Act 1 of 1898, s. 4.

3. Subs. by the A.O. 1950, for "Provincial Government" which had been subs. by the A.O. 1937, for "L.G."

4. The definition of "British India" omitted by the A.O. 1937.

5. Subs. by Act 16 of 1876, s. 1, for the third sentence of section 21.

6. The definitions relating to "number" and "gender" rep. by Act 10 of 1914, s. 3 and the Second Schedule.

7. Sections 22 and 23 added by Act 1 of 1898, s. 5. The section 22 regarding the commencement of this Act as originally passed had been rep. by Act 14 of 1870, s. 1 and the Schedule Part II.

8. Subs. by the Adaptation of Laws (No. 2) Order, 1956, for "Part B States".



Stage Carriages Act, 1861 Back




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