Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title View Judgements
  2 Commencement View Judgements
  3 Repeal of portions of Act 12 of 1875 .- View Judgements
  4 Definitions View Judgements
  5 Power to make rules as to licensing of the manufacture, possession, use, sale, transport, import and export of explosives View Judgements
  6 Power for Central Government to prohibit the manufacture, possession or importation of specially dangerous explosives View Judgements
  6A 1Prohibition of manufacture, possession, sale or transport of explosives by young persons and certain other persons View Judgements
  6B Grant of licences View Judgements
  6C Refusal of licences View Judgements
  6D Licensing authority competent to impose conditions in addition to prescribed conditions View Judgements
  6E Variation, suspension and revocation of licences View Judgements
  6F Appeals View Judgements
  7 Power to make rules conferring powers of inspection, search, seizure, detention and removal View Judgements
  8 Notice of accidents View Judgements
  9 Inquiry into accident View Judgements
  9A Inquiry into more serious accidents View Judgements
  9B Punishment for certain offences View Judgements
  9C Offences by companies [1] View Judgements
  10 Forfeiture of explosives View Judgements
  11 Distress of air craft or vessel [1] View Judgements
  12 Abetment and attempts View Judgements
  13 Power to arrest without warrant persons committing dangerous offences View Judgements
  14 Saving and power to exempt View Judgements
  15 Saving of Arms Act, 1959 View Judgements
  16 Saving as to liability under other law View Judgements
  17 Extension of definition of "explosive" to other explosive substances View Judgements
  17A Power to delegate [1] View Judgements
  18 Procedure for making, publication and confirmation of rules View Judgements



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