for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Dangerous Machines (Regulation) Act, 1983


Section
Section Title
  Preamble
  1 Short Title, Extent and Commencement View Judgements
  2 Declaration as to Expediency of Control by Union View Judgements
  3 Definitions View Judgements
  4 Act to Override All other Enactments View Judgements
  5 Appointment and Functions of Controllers View Judgements
  6 Power to Controller to Issue Orders View Judgements
  7 Appointment of Inspectors View Judgements
  8 Controller, Etc. to be Public Servants View Judgements
  9 Licensing of Manufacturers and dealers View Judgements
  10 Suspension and Cancellation of Licences View Judgements
  11 Cancellation of Licence on Application by Manufacturer or Order View Judgements
  12 Licence to a Firm to be Invalid on the change of Partnership View Judgements
  13 Manufacturer to Ensure that Every Part of a Dangerous Machine conforms to prescribed Standards View Judgements
  14 Particulars to be specified on every Dangerous Machine View Judgements
  15 Duties of the Manufacturer to Supply Operator's Manual with each Dangerous Machine View Judgements
  16 Certificate and Guarantee by Manufacturers and Dealers View Judgements
  17 Liability of the Manufacturer for Reimbursement View Judgements
  18 Manufacturers and Dealers to Maintain Records View Judgements
  19 User to get each Dangerous Machine Registered View Judgements
  20 Matters to be Ensured by Users View Judgements
  21 Modification of Existing Dangerous Machine View Judgements
  22 Employer's Liability for Compensation View Judgements
  23 Notice of Accident View Judgements
  24 Duty of Employer to Take out Insurance Policies View Judgements
  25 Omission or Failure of the Employer to take out Insurance Policies View Judgements
  26 Examination of Machine Causing death or Injury View Judgements
  27 Inspection of Records Etc. View Judgements
  28 Power to Enter and Search View Judgements
  29 Power of Seizure View Judgements
  30 Search and Seizure to be made in accordance with the code of Criminal Procedure, 1973 View Judgements
  31 Punishment for Contravention of the Provisions of the Act View Judgements
  32 Offences by Companies View Judgements
  33 Cognizance and Trial of Offences View Judgements
  34 Appeals View Judgements
  35 Protection of Action taken in Good faith View Judgements
  36 Power of Central Government to make rules View Judgements
  37 Power to State Government to make rules View Judgements
  38 Power to give Directions View Judgements



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