BOMBAY GAS COMPANIES ACT, 1863


Section
Section Title
  INTRODUCTION
  1 POWER TO BREAK UP STREETS, ETC., UNDER SUPERINTENDENCE, AND TO OPEN DRAINS View Judgements
  2 NOT TO ENTER ON PRIVATE LAND WITHOUT CONSENT View Judgements
  3 NOTICE TO BE SERVED ON PERSONS HAVING CONTROL, ETC., BEFORE BREAKING UP STREETS OR OPENING DRAINS View Judgements
  4 STREETS OR DRAINS NOT TO BE BROKEN UP EXCEPT UNDER SUPERINTENDENCE OF PERSONS HAVING CONTROL OF SAME View Judgements
  5 STREETS BROKEN UP TO BE REINSTATED WITHOUT DELAY View Judgements
  6 PENALTY FOR OPENING OR BREAKING UP STREET WITHOUT NOTICE, ETC View Judgements
  7 IN CASE OF DELAY, PERSONS CONCERNED MAY REINSTATED AND RECOVER EXPENSES View Judgements
  8 POWER TO ENTER BUILDINGS FOR ASCERTAINING QUANTITY OF GAS CONSUMED View Judgements
  9 RECOVERY OF RENTS DUE FOR GAS. View Judgements
  10 POWER TO REMOVE PIPES WHEN SUPPLY OF GAS DISCONTINUED. View Judgements
  11 METERS, ETC., NOT LIABLE TO DISTRANT FOR RENT View Judgements
  12 PENALTY FOR FRAUDULENTLY USING GAS View Judgements
  13 PENALTY FOR WILFULY DAMAGING PIPE View Judgements
  14 SATISFACTION FOR ACCIDENTALLY DAMAGING PIPE View Judgements
  15 PENALTY FOR CAUSING WATER TO BE CORRUPTED View Judgements
  16 DAILY PENALTY DURING ESCAPE OF GAS AFTER NOTICE View Judgements
  17 PENALTY IF WATER BE FOULED BY GAS View Judgements
  18 POWER TO EXAMINE GAS PIPES TO ASCERTAIN CAUSE OF WATER BEING FOULED View Judgements
  19 EXPENSES BY WHOM TO BE BORNE View Judgements
  20 EXPENSES HOW ASCERTAINED View Judgements
  21 LIABILITY INDICTMENT FOR NUISANCE View Judgements
  22 COPIES OF MEMORANDUM AND ARTICLES OF ASSOCIATION AND OF REGULATIONS, ETC., TO BE KEPT FOR INSPECTION View Judgements
  23 SERVICE OF PROCESS ON COMPANY View Judgements
  24 RECOVERY OF PENALTIES, ETC View Judgements
  25 LEVY BY DISTRESS View Judgements
  26 NO DISTRESS UNLAWFUL FOR WANT OF FORM, ETC View Judgements
  27 POWER TO EXTEND ACT TO OTHER PLACES AND COMPANIES View Judgements
  28 INTERPRETATION View Judgements



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