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4. Charge for and duration of license.

8[For every such license there shall be paid by the proprietor of the stage-carriage the sum of five rupees or such less sum as the 9[State Government] may fix, and such license shall be in force for one year from the date thereof.]

When a licensed stage-carriage is transferred to a new proprietor within the year, the name of such new proprietor shall, on application to that effect, be substituted in the license for the name of the former proprietor without any further payment for that year; and every person who appears by the license to be the proprietor, shall be deemed to be such proprietor for all the purposes of this Act.

1. Short title given by the Indian Short Titles Act, 1897 (14 of 1897).

This Act, as amended by the Stage-Carriages Act (1861) Amendment Act, 1898 (1 of 1898), has been declared to apply to all the States of India, but not so as to supersede or contravene provisions of local laws dealing with the same subject-see s. 22. For local laws, see the Bombay Public Conveyance Act, 1920 (Bom. 7 of 1920), the Madras Hackney Carriage Act, 1911 (Mad. 5 of 1911), and the Calcutta Hackney Carriage Act, 1919 (Ben. 1 of 1919), cf. also the Hackney Carriage Act, 1879 (14 of 1879).

It has been declared, by notification under s. 3(a) of the Scheduled Districts Act, 1874 (14 of 1874), to be in force in the following Scheduled Districts, namely:

The Districts of Hazaribagh, Lohardaga (now the Ranchi District, see Calcutta Gazette, 1899, Pt. I, p. 44) and Manbhum, and Pargana Dhalbhum and the Kolhan in the District of Singhbhum . . . . . . . . . . . . . . . . See Gazette of India, 1881, Pt. I, p. 504. The Tarai of the Province of Agra . . . . . . . . Ditto 1876, Pt. I, p. 505. It has been declared, by notification under s. 3(a) of the Sonthal Parganas Justice and Laws Regulation, 1899 (3 of 1899) to be in force in the Sonthal Parganas, see Calcutta Gazette, 1901, Pt. I, p. 301. The Act has been amended in Himachal Pradesh by Himachal Pradesh Act 3 of 1974.

2. Subs. by the A.O. 1948, for "British India".

3. All expressions and provisions in this Act applied to horses, also apply to all other animals employed in drawingstage-carriages, see section 21, infra.

4. Subs. by the A.O. 1950, for "the Provinces" which had been subs. by the A.O. 1948, for "British India".

5. Proviso to s. 1 which read: "Provided that this Act shall not apply to carriages not ordinarily used for journey of a greater distance than twenty miles" rep. by Act 1 of 1898, s. 2.

6. For definition of "Magistrate", see s. 21, infra.

7. The word "Chief" rep. by Act 10 of 1914, s. 3 and the Second Schedule.

8. Subs. by Act 1 of 1898, s. 3, for the original paragraph.

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



Stage Carriages Act, 1861 Back




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