Indian Lighthouse Act, 1927


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Appointment of officers View Judgements
  4 Advisory Committees View Judgements
  5 Management of general lighthouses by the Central Government and delegation of management . View Judgements
  6 Power to inspect local lighthouses . View Judgements
  7 Control of local lighthouses by the Central Government View Judgements
  8 Management of local lighthouses by the Central Government View Judgements
  8A 1 Power of Central Government to prohibit lights and regulate heights of buildings, structures and trees View Judgements
  9 Levy and collection of light-dues View Judgements
  10 Levy and collection of light-dues View Judgements
  11 Receipts for light-dues View Judgements
  12 Ascertainment of tonnage View Judgements
  13 Recovery of light-dues expenses and costs View Judgements
  14 Refusal of port-clearance View Judgements
  15 Determination of disputes as to liability for payment View Judgements
  16 Light-dues payable at one port recoverable at another View Judgements
  17 Penalty for evading payment of light-dues View Judgements
  18 Exemption from payment of light-dues View Judgements
  19 Refund of excess payments View Judgements
  19A Fees View Judgements
  20 Accounts etc View Judgements
  21 Power to make rules View Judgements
  22 [Repeals.] Rep.by the Repealing Act, 1938 (1 of 1938), s.2 and Sch. View Judgements
  SCHEDULE I



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