Section 4   [ View Judgements ]

Substitution of new section for Section 3


For Section 3 of the principal Act, the following section shall be substituted, namely:-



"3. Limitation of application-Nothing in this Act shall apply to:-



(a) locomotive boilers belonging to or under the control of the railways;



(b) any boiler or boiler component:-



(i) in any vessel propelled wholly or in part by the agency of steam;



(ii) belonging to, or under the control of the Army, Navy or Air Force; or



(iii) appertaining to a sterilizer disinfector used in hospitals or nursing homes, if the boiler does not exceed one hundred litres in capacity".

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon