for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Definitions


(1) Our Government may, on being satisfied that any part of Travancore is visited by, or threatened with, an outbreak of any dangerous epidemic disease, or that there is risk of any such disease being imported into any part of Travancore, and that the ordinary provisions of the law for the time being in force are insufficient for the purpose, take such measures and, by public notice, prescribe such temporary Rules to be observed by the public or by any person or class of persons, as may be deemed necessary, to prevent the outbreak or the spread of such disease or the importation thereof, and may determine in what manner and by whom any expenses incurred (including compensation if any) shall be defrayed. (2) In particular and without prejudice to the generality of the foregoing provisions, Our Government may take measures and prescribe Rules for- (a) the inspection of any ship or vessel leaving, or arriving at, any port in Travancore, and such detention thereof, or of any person intending to sail therein, or arriving thereby as may be necessary; and (b) the inspection of persons travelling by land or water and the segregation in hospital, temporary accommodation or otherwise, of persons suspected by the inspecting officer of being infected with any such disease.

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