Section
Section Title
  INTRODUCTION
  1 . Short title and Commencement
  2 . Definitions
  3 . Classification of explosives
  4 . Safety distance categories of explosives
  5 . Prohibition of unauthorised explosives
  6 . Procedure for authorisation of explosives
  7 . Restriction on delivery and despatch of explosives
  8 . Packing of explosives
  9 . Marking of packages
  10 . Weight of explosives
  11. Competent person to be in-charge of operations
  12 . Precautions to be observed in handling explosives
  13. Restriction on handling of explosives after sunset
  14 . Prohibition of smoking, fires, lights and dangerous substances
  15. Prohibition of matches, etc
  16. Split explosive to be destroyed
  17. Employment of children, intoxicated persons and certain other persons
  18 . Precautions against danger from water or exposure to the sun or heat
  19 . Special precautions against accident and the exclusion of unauthorised persons
  20 . Restrictions on transport of certain types of explosives
  21 . Restriction on import or export
  22 . Import or export by sea
  23. Declaration by importer
  24 . Declaration by master of ship or by the ship's agent
  25 . Declaration by exporter or his agent
  26 . Sampling procedure from imported explosives
  27 . Despatch of samples to the testing officer
  28 . Testing of samples
  29 . Permission to land explosives
  30 . Import or export by land
  31 . Prohibition of certain explosives
  32 . Licence for transport and issue of passes
  33 . Restrictions on transportation of different explosives in the same carriage
  34 . Certificate of safety
  35 . Transport in passenger carriages and vessels
  36 . Maximum consignments allowed
  37 . Despatch of explosives to carriers for transport
  38 . Place and time of loading and unloading
  39 . Carriage or vessel or aircraft to be in readiness for loading
  0 . Carriage or vessel or aircraft to be incharge of a competent person
  41 . Protection from fire or explosion
  42 . Delay in transit to be avoided
  43 . Repairs to conveyance
  44 . Small quantities of fireworks exempted
  45 . Safety distances between carriages and boats
  46 . Notice of loading on or unloading from ships
  47 . Stemer fires and lights
  48 . Stowage
  49 . Conveyance of explosives on special trade passenger ships
  50 . Conveyance of explosives on passenger vessels
  51 . Anchorage of vessels carrying explosives
  52 . Red flag or warning light to be exhibited
  53 . Vessels to lie singly
  54 . Vessels not to lie alongside magazine, jetties, etc
  55 . Loading and unloading prohibited while a vessel is underway
  56 . Place of loading and unloading within a port area
  57 . Cushion to be used .
  58 . Ships to handle explosives with despatch
  59 . Boats to be licensed
  60 . Buoy to be carried
  61 . Smoking, fire, dangerous articles and other cargo prohibited
  62 . Rail vans to be approved
  63 . Making of railway carriage
  64 . Transport of explosives with ordinary goods
  65 . Position of railway carriages
  66 . Maximum quantity of explosives to be trasnported by rail
  67 . Prohibition on passenger or mixed trains
  68 . Despatch of explosive vans by mixed trains
  69 . Conveyance of explosives by passenger or mixed trains
  70 . Receipt of consignment of explosives by railways
  71 . Shunting
  72 . Delivery to and from railway premises
  73 . Power of r ailway administration
  74 . Explosives not to be carried across railway bridges
  75 . Streets, public places and other specified areas
  76 . Licence for road vans
  77 . Restriction on transport of explosives by vehicles other than road vans
  78 . Loading of explosives
  79 . Restriction on use of towed vehicles
  80 . Carriage of explosives with other substance prohibited
  81 . Loading, unloading, maintenance and operation of road vans
  82 . Lighting of stationary vehicles
  83 . Wheel chocks
  84 . Vehicle on fire
  85 . Accident to the vehicle
  86 . Fire extinguishers to be provided
  87 . Licence for manufacture
  88 . No licence needed for manufacture in certain cases
  89 . Approval of manufacturing process
  90 . Restriction on authorised person
  91 . Buildings to be used for specified purpose only
  92 . Interior of buildings to be suitably finished
  93 . Provision of mounds
  94 . Restriction of articles liable to spontaneous ignition
  95 . Use of special tools and implements
  96 . Particulars to be exhibited on process building
  97 . Prohibition of smokingj
  98 . Protection against lightning
  99 . Suspension of work during thunderstorms
  100 . Removal of foreign matter from ingredients
  101 . Protection against fire
  102 . Removal of explosives and materials expeditiously
  103 . Repairs to building
  104 . Employment of competent persons
  105 . Employment of young persons
  106 . Use of Vehicles
  107 . Maintenance of buildings, plants and equipment
  108 . Facilities for testing
  109 . Disposal of waste explosives
  110 . Stoppage of manufacture of explosives
  111 . Exclusion from list of authorised explosives
  112 . Maintaining records
  113 . Licence for possession, sale and use
  114 . No Licence needed for possession and sale in certain cases
  115 . Possession in the licensed premises only
  116 . Protection from lighting
  117 . Precautions during thunderstorm
  118 . Building to be kept clean
  119 . Maintenance of records
  120 . Repairing of licensed magazine or store house
  121 . Prevention of introduction of hazardous articles
  122 . Premises to be kept locked
  123 . Guards to be provided
  124 . Repacking or opening of packages
  125 . Explosives not to be kept in damaged boxes
  126 . Storage of explosives in excess of the licensed quantity
  127 . Permit for temporary possession of manufactured fireworks in excess of the licensed quantity
  128 . Quantity of explosives to be purchased in a given period of time
  129 . Storage in a magazine
  130 . Restriction use of Mode 'B' magazine
  131 . Mound of magazines
  132 . Magazine or storehouse to be at ground level
  133 . Restrictions on storage
  134 . Construction of store house
  135 . Construction of premises
  136 . Special precautions to be observed for fireworks
  137 . Safety distances to be maintained
  138 . Sale of other article prohibited
  139 . Explosives to be sold from licensed premises
  140 . Defacing of marking prohibited
  141 . Restriction on sale of explosives
  142 . Explosives not to be exposed for sale
  143 . Small packages to be clearly marked
  144 . Competent persons to be employed
  145 . Restriction on preparation of charges
  146 . Restriction on conveyance of explosives to or at the blasting site
  147 . Explosives to be examined before use
  148 . Precautions to be observed at site
  149 . Suitable warning procedure to be maintained
  150 . Precautions to be observed while firing
  151 . Precautions against stray currents
  152 . Person incharge to be responsible
  153 . Blasting operations in mines
  154 . Application for licence
  155 . Grant of licence
  156 . Procedure to be observed before a licence in Form 20, 21 or 22 is granted .-
  157. Procedure to be followed for grant of a licence in Form 22 to possess small quantity of explosives for own use
  158 . Procedure to be observed for grant of a shor-firer's permit
  159 . Procedure on grant of No Objection Certificate by the district authority
  160 . Refusal of No Objection Certificate
  161 . Procedure o n grant of a licence for a magazine, store house or to manufacture explosives
  162 . Procedure on grant of a licence to possess and sell explosives, to transport explosives or to possess explosives for own use by cultivators or other persons
  163 . Particulars of licence
  164 . Amendment of licence
  165 . Renewal of licence
  166 . Refusal to amend or renew a license
  167 . Suspension and revocation of licence
  168 . Procedure on expiration, suspension or revocation of licence
  169 . Appeals
  170 . Procedure to be followed by the appellate authority
  171 . Procedure on death or disability of licence
  172 . Loss of licence
  173 . Procedure of licence or pass on demand
  174 . Executive control over authorities
  175 . Procedure for payment of fees
  176 . Fees other than licence fees
  177 . Licence Fee
  178 . Dangerous practices
  179 . Powers of search and seizure
  180 . Power to destroy explosives and ingredients thereof
  181 . Procedure on reports of infringement
  182 . Notice of accident.-The notice of an accident required to be given under Section 8(1) of the Act shall be given forthwith
  183 . Procedure at courts of inquiry
  184 . Inquiry into accident
  185 . Inquiry into more serious accidents
  186 . Repeal and savings



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