Section 6   [ View Judgements ]

POWER OF STATE GOVERNMENT TO DECLARE WHAT ARE MAIN ROADS AND CANALS, AND TO MAKE RULES AS TO LICENCES


The State Government may from time to time 8[* * *] declare what shall be deemed to be main public roads and canals within the meaning of this Act, and make rules consistent with this Act for regulating -

(a) the grant and renewal of licences under this Act;

(b) the fees (if any) in money, tusks of captured elephants to be charged on such grant and renewal:

(c) the time during which such licences shall continue in force; and

(d) the conditions (if any) on which they shall be granted. All such declaration and rules shall be published in the 9[Official Gazette] and shall thereupon have the force of law.

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