BOMBAY AERIAL ROPEWAYS ACT, 1955


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 POWER OF STATE GOVERNMENT TO CONSTITUTE ADVISORY BOARD FOR AERIAL ROPEWAYS View Judgements
  4 APPOINTMENT OF INSPECTORS AND SUBORDINATE OFFICERS AND SERVANTS AND THEIR POWERS AND DUTIES View Judgements
  5 UNAUTHORIZED CONSTRUCTION, MAINTENANCE, ETC., OF AERIAL ROPEWAYS PROHIBITED View Judgements
  6 APPLICATION FOR CONCESSION View Judgements
  7 CONTENTS OF APPLICATION View Judgements
  8 SANCTION TO PRELIMINARY INVESTIGATION View Judgements
  9 ORDER AUTHORISING CONSTRUCTION AND CONTENTS OF SUCH ORDER View Judgements
  10 FINAL ORDER View Judgements
  11 CESSATION OF POWERS GIVEN BY ORDER UNDER SECTION 10 View Judgements
  12 OPENING OF AERIAL ROPEWAY TO PASSENGER TRAFFIC View Judgements
  13 PROMOTER AND HIS SERVANTS, ETC, TO AFFORD FACILITIES TO INSPECTORS AND OTHER OFFICERS View Judgements
  14 : INSPECTION OF AERIAL ROPEWAY BEFORE OPENING View Judgements
  15 AUTHORITY OF PROMOTER TO EXECUTE ALL NECESSARY WORKS View Judgements
  16 TEMPORARY ENTRY UPON LAND FOR REPAIRING OR PREVENTING ACCIDENT View Judgements
  17 REMOVAL OF TREES, STRUCTURES, ETC View Judgements
  18 PROMOTER MAY FIX RATES View Judgements
  19 DUTY OF PROMOTER TO WORK AERIAL ROPEWAY WITHOUT PARTIALITY View Judgements
  20 REPORTING OF ACCIDENTS View Judgements
  21 POWER TO CLOSE AND REOPEN AERIAL ROPEWAY View Judgements
  22 CESSATION OF POWERS OF PROMOTER ON DISCONTINUANCE OF AERIAL ROPEWAY View Judgements
  23 POWER OF REMOVAL OF AERIAL ROPEWAY ON CESSATION OF PROMOTER'S POWERS View Judgements
  24 POWER OF STATE GOVERNMENT AND LOCAL AUTHORITIES TO PURCHASE AERIAL ROPEWAYS FOR PUBLIC TRAFFIC View Judgements
  25 POWER TO PROMOTER TO SELL WHEN OPTION TO PURCHASE EXERCISED AND ORDER REVOKED BY CONSENT View Judgements
  26 PROCEEDINGS IN CASE OF INABILITY OR INSOLVENCY OF PROMOTER View Judgements
  27 LEASE OF AERIAL ROPEWAY BY LOCAL AUTHORITY View Judgements
  28 REVIEW OF ORDERS UNDER SECTION 10 OR 21 View Judgements
  29 ORDERS OF COLLECTOR SUBJECT TO REVISION BY STATE GOVERNMENT View Judgements
  30 APPLICATION FOR ACQUISITION OF LAND IN CASE OF CERTAIN PRIVATE AERIAL ROPEWAYS View Judgements
  31 AGREEMENT View Judgements
  32 TEMPORARY OCCUPATION OF LAND IN CASE OF PRIVATE AERIAL ROPEWAY View Judgements
  33 FAILURE OF PERSON OR PROMOTER TO COMPLY WITH ACT View Judgements
  34 UNLAWFULLY OBSTRUCTING PROMOTER OR LESSEE IN EXERCISE OF HIS POWERS View Judgements
  35 UNLAWFULLY INTERFERING WITH AERIAL ROPEWAY View Judgements
  36 MALICIOUSLY DOING, ABETTING OR ATTEMPTING TO DO, ACTS ENDANGERING SAFETY OF PERSONS TRAVELLING OR BEING UPON AERIAL ROPEWAY View Judgements
  37 ARREST FOR OFFENCES AGAINST CERTAIN SECTIONS View Judgements
  38 RETURNS View Judgements
  39 PROTECTION OF ROAD RAILWAYS TRAMWAYS AND WATERWAYS View Judgements
  40 ACQUISITION OF LAND BY PROMOTER View Judgements
  41 LIMITATION OF CLAIMS FOR DAMAGE TO ANIMALS OR GOODS View Judgements
  42 APPLICATION OF ACT TO CERTAIN PRIVATE AERIAL ROPEWAYS View Judgements
  43 INSPECTORS, OFFICERS AND SERVANTS TO BE PUBLIC SERVANTS View Judgements
  44 PROTECTION OF PERSONS ACTING IN GOOD FAITH UNDER THIS ACT View Judgements
  45 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements



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