CALCUTTA METRO RAILWAY (OPERATION AND MAINTENANCE) TEMPORARY PROVISIONS ACT, 1985


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINATIONS View Judgements
  3 CALCUTTA METRO RAILWAY ADMINISTRATION TO BE RESPONSIBLE FOR THE OPERATION AND MAINTENANCE OF THE METRO RAILWAY View Judgements
  4 PREVIOUS SANCTION OF THE CENTRAL GOVERNMENT REQUIRED FOR THE OPENING OF METRO RAILWAY View Judgements
  5 CARRIAGE OF GOODS View Judgements
  6 RESERVATION OF COMPARTMENT FOR FEMALES NOT NECESSARY View Judgements
  7 DANGEROUS OR OFFENSIVE GOODS View Judgements
  8 -n/a- View Judgements
  9 SMOKING IN COMPARTMENTS, ETC View Judgements
  10 DRUNKENNESS OR NUISANCE UPON THE METRO RAILWAY View Judgements
  11 PROHIBITION OF DEMONSTRATIONS UPON THE METRO RAILWAY View Judgements
  12 PENALTY FOR TRAVELLING ON ROOF, ETC., OF A TRAIN View Judgements
  13 PENALTY FOR UNLAWFULLY ENTERING OR REMAINING UPON THE METRO RAILWAY OR WALKING ON THE METRO RAILWAY LINE View Judgements
  14 ENDANGERING THE SAFETY OF PASSENGERS View Judgements
  15 ABANDONING TRAIN, ETC., WTTHOUT AUTHORITY View Judgements
  16 OBSTRUCTING RUNNING OF TRAINS, ETC View Judgements
  17 OFFENCES BY COMPANIES View Judgements
  18 APPLICATION OF ACT 9 OF 1890 AND THE RULES, ETC., MADE THEREUNDER TO THE METRO RAILWAY View Judgements
  19 EFFECT OF ACT AND RULES, ETC., INCONSISTENT WITH OTHER ENACTMENTS View Judgements
  20 PROTECTION OF ACTION TAKEN IN GOOD FAITH INTENDED TO BE DONE UNDER THIS ACT. View Judgements
  21 POWER TO REMOVE DIFFICULTIES View Judgements
  22 POWER TO MAKE RULES View Judgements
  23 REPEAL AND SAVING View Judgements



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