for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Control of National Highways (Land and Traffic) Act, 2002


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ESTABLISHMENT OF HIGHWAY ADMINISTRATIONS AND TRIBUNALS, ETC. View Judgements
  3 Establishment of Highway Administrations View Judgements
  4 Powers and functions of Highway Administration View Judgements
  5 Establishment of Tribunals View Judgements
  6 Composition of Tribunal View Judgements
  7 Qualifications for appointment as Presiding Officer . View Judgements
  8 Term of office View Judgements
  9 Staff of Tribunal View Judgements
  10 Salary and allowances and other terms and conditions of service of Presiding Officer View Judgements
  11 Vacancies in Tribunal View Judgements
  12 Resignation and removal View Judgements
  13 Financial and administrative powers of Presiding Officer View Judgements
  14 Jurisdiction, powers and authority of Tribunal View Judgements
  15 Bar of jurisdiction View Judgements
  16 Procedure and powers of Tribunal View Judgements
  17 Conditions as to making of interim order View Judgements
  18 Execution of orders of Tribunal View Judgements
  19 Limitation View Judgements
  20 Appointment of officers to act on behalf of Highway Administration View Judgements
  21 Delegation of powers View Judgements
  title CHAPTER III ; PREVENTION OF UNAUTHORISED OCCUPATION OF HIGHWAY LAND AND THEIR REMOVAL View Judgements
  23 Highway land to be deemed as property of Central Government View Judgements
  24 Prevention of occupation of highway land View Judgements
  25 Grant of lease or licence of highway land for temporary use View Judgements
  26 Removal of unauthorized occupation View Judgements
  27 Recovery of cost of removal of unauthorized occupation and fine imposed View Judgements
  title CHAPTER IV : CONTROL OF ACCESS TO THE NATIONAL HIGHWAYS View Judgements
  28 Right of access View Judgements
  29 Procedure for permission to access to Highway View Judgements
  30 Regulation or diversion of access, etc View Judgements
  title CHAPTER V : REGULATION OF DIFFERENT TYPES OF TRAFFIC ON NATIONAL HIGHWAYS View Judgements
  31 Highway Administration to regulate traffic when Highway deemed unsafe View Judgements
  32 Prohibition of use of heavy vehicles on certain Highways View Judgements
  33 Temporary closure of traffic on Highway View Judgements
  34 Permanent closure of Highway View Judgements
  35 Power to restrict the use of vehicles View Judgements
  36 Prevention and repair of damage to Highway View Judgements
  37 Prohibition to leave vehicles or animals in dangerous position View Judgements
  title CHAPTER VI : REGULATION OF CONSTRUCTION ON HIGHWAY LAND FOR PUBLIC UTILITIES, DRAINS, ETC. View Judgements
  38 Construction on highway land View Judgements
  title CHAPTER VII : OFFENCE AND PENALTY View Judgements
  39 Offence and penalty View Judgements
  title CHAPTER VIII : MISCELLANEOUS View Judgements
  40 Right of appellant to take assistance of legal practitioner View Judgements
  41 Finality of orders View Judgements
  42 Duty of village officials View Judgements
  43 Conduct of inquiry View Judgements
  44 Presiding Officers and employees of Tribunals, etc., to be public servants View Judgements
  45 Protection of action taken in good faith View Judgements
  46 Offences by companies View Judgements
  47 Procedure for service of notices, etc View Judgements
  48 Act to have overriding effect View Judgements
  49 Power to remove difficulties View Judgements
  50 Power to make rules View Judgements



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