Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Act not to apply in certain cases View Judgements
  4 References to time of day View Judgements
  title CHAPTER II : INSPECTORS AND CERTIFYING SURGEONS View Judgements
  5 Chief Inspector and Inspectors View Judgements
  6 Functions of Inspectors View Judgements
  7 Powers of Inspectors of Mines View Judgements
  8 Powers of Special Officer to enter, measure, etc View Judgements
  9 Facilities to be afforded to Inspectors View Judgements
  9A Facilities to be provided for occupational health survey View Judgements
  10 Secrecy of information obtained View Judgements
  11 Certifying surgeons View Judgements
  title CHAPTER III : COMMITTEES (Substituted by Act 42 of 1983, sec. 10, for the heading and sections 12, 13 and (w.e.f. 31-5-1984).) View Judgements
  12 Committees View Judgements
  3 Functions of the Committee View Judgements
  14 Powers, etc., of the Committees View Judgements
  15 Recovery of expenses View Judgements
  title CHAPTER IV : MINING OPERATIONS AND MANAGEMENT OF MINES View Judgements
  16 Notice to be given of mining operations View Judgements
  17 Managers View Judgements
  18 Duties and responsibilities of owners, agents and managers View Judgements
  title CHAPTER V : PROVISIONS AS TO HEALTH AND SAFETY View Judgements
  19 Drinking water View Judgements
  20 Conservancy View Judgements
  21 Medical appliances View Judgements
  22 Powers of Inspectors when causes of danger not expressly provided against exist or when employment of persons is dangerous View Judgements
  22A Power to prohibit employment in certain cases View Judgements
  23 Notice to be given of accidents View Judgements
  24 Power of Government to appoint court of inquiry in cases of accidents View Judgements
  25 Notice of certain diseases View Judgements
  26 Power to direct investigation of causes of disease View Judgements
  27 Publication of Reports View Judgements
  title CHAPTER VI : HOURS AND LIMITATION OF EMPLOYMENT View Judgements
  28 Weekly day of rest View Judgements
  29 Compensatory days of rest View Judgements
  30 Hours of work above ground View Judgements
  31 Hours of work below ground View Judgements
  32 Night shift View Judgements
  33 Extra wages for overtime View Judgements
  34 Prohibition of employment of certain persons View Judgements
  35 Limitation of daily hours of work including overtime work View Judgements
  36 Notices regarding hours of work View Judgements
  37 Supervising staff View Judgements
  38 Exemption from provision regarding employment View Judgements
  39 Power to make exempting rules View Judgements
  40 Employment of persons below eighteen years of age View Judgements
  41 Omitted View Judgements
  42 Omitted View Judgements
  43 Power to require medical examination View Judgements
  44 Omitted View Judgements
  45 Prohibition of the presence of persons below eighteen years of age in a mine View Judgements
  46 Employment of women View Judgements
  47 Disputes as to age View Judgements
  48 Registers of persons employed View Judgements
  title CHAPTER VII : LEAVE WITH WAGES View Judgements
  49 Application of Chapter View Judgements
  50 Leave Defined View Judgements
  51 Calendar Year Defined View Judgements
  52 Annual Leave with Wages View Judgements
  53 Wages during leave period View Judgements
  54 Payment in advance in certain cases View Judgements
  55 Mode of recovery of unpaid wages View Judgements
  56 Power to exempt mines View Judgements
  title CHAPTER VIII : REGULATIONS, RULES AND BYE-LAWS View Judgements
  57 Power of Central Government to make regulations View Judgements
  58 Power of Central Government to make rules View Judgements
  59 Prior publication of regulations and rules View Judgements
  60 Power to make regulations without previous publication View Judgements
  61 Bye-laws View Judgements
  61A Laying of regulations, rules and bye-laws before Parliament View Judgements
  62 Posting up of abstracts from Act, regulations, etc View Judgements
  title CHAPTER IX : PENALTIES AND PROCEDURE View Judgements
  63 Obstruction View Judgements
  64 Falsification of records, etc View Judgements
  65 Use of false certificates of fitness View Judgements
  66 Omission to furnish plans, etc View Judgements
  67 Contravention of provisions regarding employment of labour View Judgements
  68 Penalty for employment of persons below eighteen years of age View Judgements
  69 Failure to appoint manager View Judgements
  70 Notice of accidents View Judgements
  71 Owner, etc., to report to Chief Inspector in certain cases View Judgements
  72 Obligation of persons employed in a mine View Judgements
  72A Special provision for contravention of certain regulations View Judgements
  72B Special provision for contravention of orders under section 22 View Judgements
  72C Special provision for contravention of law with dangerous results View Judgements
  73 General provision for disobedience of orders View Judgements
  74 Enhanced penalty after previous conviction View Judgements
  75 Prosecution of owner, agent or manager View Judgements
  76 Determination of owner in certain cases View Judgements
  77 Exemption of owner, agent or manager from liability in certain cases View Judgements
  78 Power of Court to make orders View Judgements
  79 Limitation of prosecutions View Judgements
  80 Cognizance of offences View Judgements
  81 Reference to Mining Board or Committee in lieu of prosecution in certain cases View Judgements
  82 CHAPTER X : MISCELLANEOUS View Judgements
  82 Decision of question whether a mine is under this Act View Judgements
  83 Power to exempt from operation of Act View Judgements
  84 Power to alter or rescind orders View Judgements
  85 Application of Act to mines belonging to Government View Judgements
  85A Persons required to give notice, etc., legally bound to do so View Judgements
  85B Signing of returns, notices, etc View Judgements
  85C No fee or charge to be realised for facilities and conveniences View Judgements
  86 Application of certain provisions of Act 63 of 1948 to mines View Judgements
  87 Protection of action taken in good faith View Judgements
  88 Repeal of Act 4 of 1923 View Judgements



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