for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 13   [ View Judgements ]

Substitution of new section for Section 13


For Section 13 of the principal Act, the following section shall be substituted, namely:-



"13. Alternation or renewal of boiler component:- (1) Before the owner of any boiler registered under this Act makes any renewal of structural alteration, addition or renewal in or to any boiler component attached to the boiler, he shall transmit to the Chief Inspector a report in writing of his intention and send therewith such particulars of proposed alteration, addition or renewal as may be prescribed by regulations.



(2) Any structural alteration, addition or renewal referred to in Sub-section (1) shall be made by a person possessing a Boiler Repairer Certificate under the supervision of the Competent Person."

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