DELHI METRO RAILWAY (OPERATION AND MAINTENANCE) ACT, 2002


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT. View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION OF GOVERNMENT METRO RAILWAY. View Judgements
  4 APPOINTMENT OF GENERAL MANAGER View Judgements
  5 FUNCTIONS OF METRO RAILWAY ADMINISTRATION View Judgements
  6 POWERS OF METRO RAILWAY ADMINISTRATION. View Judgements
  7 APPOINTMENT OF COMMISSIONER OF METRO RAILWAY SAFETY View Judgements
  8 DUTIES OF COMMISSIONER View Judgements
  9 POWERS OF COMMISSIONER View Judgements
  10 COMMISSIONER TO BE PUBLIC SERVANT View Judgements
  11 FACILITIES TO BE PROVIDED TO COMMISSIONER View Judgements
  12 ANNUAL REPORT OF COMMISSIONER View Judgements
  13 ANNUAL REPORT TO BE LAID BEFORE PARLIAMENT View Judgements
  14 SANCTION OF CENTRAL GOVERNMENT TO THE OPENING OF METRO RAILWAY View Judgements
  15 FORMALITIES TO BE COMPLIED WITH BEFORE GIVING SANCTION TO THE OPENING OF METRO RAILWAY View Judgements
  16 SECTIONS 14 AND 15 TO APPLY TO THE OPENING OF CERTAIN WORKS View Judgements
  17 TEMPORARY SUSPENSION OF TRAFFIC View Judgements
  18 POWER TO CLOSE METRO RAILWAY OPENED FOR PUBLIC CARRIAGE OF PASSENGERS View Judgements
  19 RE-OPENING OF CLOSED METRO RAILWAY View Judgements
  20 USE OF ROLLING STOCK View Judgements
  21 DELEGATION OF POWERS View Judgements
  22 POWER TO MAKE RULES IN RESPECT OF MATTERS IN THIS CHAPTER View Judgements
  23 EXHIBITION OF FARE TABLES AT STATION AND SUPPLY OF TICKETS. View Judgements
  24 EXHIBITION AND SURRENDER OF PASS AND TICKET View Judgements
  25 PROHIBITION AGAINST TRAVELLING WITHOUT PASS OR TICKET View Judgements
  26 CARRIAGE OF GOODS View Judgements
  27 PROHIBITION AGAINST TRAVELLING OF PERSON SUFFERING FROM INFECTIOUS OR CONTAGIOUS DISEASES AND POWERS TO REMOVE THEM View Judgements
  28 COMMUNICATION BETWEEN PASSENGERS AND METRO RAILWAY OFFICIALS IN CHARGE OF TRAINS View Judgements
  29 RIGHT OF METRO RAILWAY ADMINISTRATION TO DISPLAY COMMERCIAL ADVERTISEMENTS ON METRO RAILWAY OR ON THE PREMISES OCCUPIED BY IT View Judgements
  30 CARRIAGE OF DANGEROUS OR OFFENSIVE MATERIAL. View Judgements
  31 POWER TO REMOVE PERSONS FROM METRO RAILWAY AND ITS CARRIAGES View Judgements
  32 POWER TO MAKE RULES View Judgements
  33 FIXATION OF FARE FOR CARRIAGE OF PASSENGERS. View Judgements
  34 CONSTITUTION OF FARE FIXATION COMMITTEE View Judgements
  35 OTHER TERMS AND CONDITIONS AND PROCEDURE TO BE FOLLOWED. View Judgements
  36 PERIOD FOR MAKING RECOMMENDATIONS. View Judgements
  37 RECOMMENDATIONS TO BE BINDING ON METRO RAILWAY ADMINISTRATION. View Judgements
  38 NOTICE OF METRO RAILWAY ACCIDENT View Judgements
  39 INQUIRY BY COMMISSIONER View Judgements
  40 INQUIRY BY METRO RAILWAY ADMINISTRATION View Judgements
  41 POWERS OF COMMISSIONER IN RELATION TO INQUIRIES View Judgements
  42 STATEMENT MADE BEFORE COMMISSIONER. View Judgements
  43 PROCEDURE FOR CONDUCTING INQUIRY. View Judgements
  44 NO INQUIRY, INVESTIGATION, ETC., TO BE MADE IF THE COMMISSION OF INQUIRY IS APPOINTED. View Judgements
  45 INQUIRY INTO ACCIDENT NOT COVERED BY SECTION 38. View Judgements
  46 RETURNS. View Judgements
  47 POWER TO MAKE RULES IN RESPECT OF MATTERS IN THIS CHAPTER. View Judgements
  48 CLAIMS COMMISSIONER. View Judgements
  49 QUALIFICATIONS FOR APPOINTMENT AS CLAIMS COMMISSIONER. View Judgements
  50 TERM OF OFFICE View Judgements
  51 RESIGNATION AND REMOVAL. View Judgements
  52 SALARY AND ALLOWANCES AND OTHER CONDITIONS OF SERVICE OF CLAIMS COMMISSIONER View Judgements
  53 PROCEDURE AND POWERS OF CLAIMS COMMISSIONER. View Judgements
  54 DECISION OF CLAIMS COMMISSIONER. View Judgements
  55 SAVINGS AS TO CERTAIN RIGHTS. View Judgements
  56 POWER TO MAKE RULES View Judgements
  57 EXTENT OF LIABILITY. View Judgements
  58 APPLICATION FOR COMPENSATION View Judgements
  59 DRUNKENNESS OR NUISANCE ON METRO RAILWAY. View Judgements
  60 PENALTY FOR TAKING OR CAUSING TO TAKE OFFENSIVE MATERIAL UPON METRO RAILWAY. View Judgements
  61 PENALTY FOR TAKING OR CAUSING TO TAKE DANGEROUS MATERIAL UPON METRO RAILWAY. View Judgements
  62 PROHIBITION OF DEMONSTRATIONS UPON METRO RAILWAY. View Judgements
  63 PENALTY FOR TRAVELLING ON ROOF, ETC., OF A TRAIN. View Judgements
  64 PENALTY FOR UNLAWFULLY ENTERING OR REMAINING UPON METRO RAILWAY OR WALKING ON METRO TRACK. View Judgements
  65 ENDANGERING THE SAFETY OF PASSENGERS BY METRO RAILWAY OFFICIAL. View Judgements
  66 ABANDONING TRAIN, ETC., WITHOUT AUTHORITY View Judgements
  67 OBSTRUCTING RUNNING OF TRAIN, ETC. View Judgements
  68 OBSTRUCTING METRO RAILWAY OFFICIAL IN HIS DUTIES. View Judgements
  69 TRAVELLING WITHOUT PROPER PASS OR TICKET OR BEYOND AUTHORIZED DISTANCE View Judgements
  70 NEEDLESSLY INTERFERING WITH MEANS OF COMMUNICATION IN A TRAIN. View Judgements
  71 ALTERING OR DEFACING OR COUNTERFEITING PASS OR TICKET. View Judgements
  72 DEFACING PUBLIC NOTICES View Judgements
  73 ANY SALE OF ARTICLES ON METRO RAILWAY. View Judgements
  74 MALICIOUSLY WRECKING A TRAIN OR CAUSING SABOTAGE View Judgements
  75 PENALTY FOR UNAUTHORISED SALE OF TICKETS. View Judgements
  76 MALICIOUSLY HURTING OR ATTEMPTING TO HURT PERSONS TRAVELLING BY METRO RAILWAY. View Judgements
  77 ENDANGERING SAFETY OF PERSONS TRAVELLING BY METRO RAILWAY BY RASH OR NEGLIGENT ACT OR OMISSION. View Judgements
  78 DAMAGE TO OR DESTRUCTION OF CERTAIN METRO RAILWAY PROPERTIES. View Judgements
  79 ENDANGERING THE SAFETY OF PERSONS TRAVELLING BY METRO RAILWAY BY WILFUL ACT OR OMISSION. View Judgements
  80 PENALTY FOR MAKING A FALSE CLAIM FOR COMPENSATION. View Judgements
  81 OFFENCES BY COMPANIES View Judgements
  82 POWER OF ARREST WITHOUT WARRANT. View Judgements
  83 ARREST OF PERSON LIKELY TO ABSCOND, ETC. View Judgements
  84 MAGISTRATE HAVING JURISDICTION UNDER THE ACT. View Judgements
  85 PLACE OF TRIAL. View Judgements
  86 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS. View Judgements
  87 PROHIBITION TO WORK AS NON-GOVERNMENT METRO RAILWAY. View Judgements
  88 PROTECTION OF ACTION TAKEN IN GOOD FAITH. View Judgements
  89 RESTRICTION ON EXECUTION AGAINST METRO RAILWAY PROPERTY. View Judgements
  901 OFFICIALS OF METRO RAILWAY ADMINISTRATION TO BE PUBLIC SERVANTS. View Judgements
  91 PROCEDURE FOR DELIVERY TO METRO RAILWAY ADMINISTRATION OF PROPERTY DETAINED BY A METRO RAILWAY OFFICIAL. View Judgements
  92 PROOF OF ENTRIES IN RECORDS AND DOCUMENTS. View Judgements
  93 SERVICE OF NOTICE, ETC., ON METRO RAILWAY ADMINISTRATION. View Judgements
  94 SERVICE OF NOTICE, ETC., BY METRO RAILWAY ADMINISTRATION. View Judgements
  95 PRESUMPTION WHERE NOTICE IS SERVED BY REGISTERED POST. View Judgements
  96 REPRESENTATION OF METRO RAILWAY ADMINISTRATION. View Judgements
  97 APPOINTMENT OF SECURITY STAFF. View Judgements
  98 DELEGATION OF POWERS. View Judgements
  99 POWER TO REMOVE DIFFICULTIES. View Judgements
  100 POWER OF CENTRAL GOVERNMENT TO MAKE RULES. View Judgements
  101 POWER OF METRO RAILWAY ADMINISTRATION TO MAKE REGULATIONS. View Judgements
  102 RULES AND REGULATIONS TO BE LAID BEFORE PARLIAMENT. View Judgements
  103 EFFECT OF ACT INCONSISTENT WITH OTHER ENACTMENTS. View Judgements
  104 APPLICATION OF OTHER ACTS. View Judgements
  105 REPEAL AND SAVINGS View Judgements



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