Section 27   [ View Judgements ]

Amendment of section 29


In section 29 of the principal Act, in sub-section (7):-



(i) for clause (a), the following clause shall be substituted, namely:-



"(a) the powers and duties of the Chief Inspector, Deputy Chief Inspectors and Inspectors";



(ii) clause (d) shall be omitted;



(iii) for clause (f), the following clause shall be substituted, namely:-



"(f) fee payable for registration of boilers";



(iv) for clause (h), the following clause shall be substituted, namely:-



"(h) the manner in which appeals shall be preferred to the Chief Inspector' ' and the procedure to be followed for hearing such appeals";



(v) clause (j) shall be omitted.



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