Section 3   [ View Judgements ]

Requisition of porters


(1) Any Deputy p commissioner in his district in Nagaland or any other officer authorised by him in writing in this behalf, may during an emergency, issue an order requisitioning the services of able bodied adult males for public purposes including movement of stores and equipment essential to the life of the community or maintenance of law and order and transport of Government stores, equipment and baggage in connection with movement of officials on duty within the State of Nagaland.

Provided that in requisitioning such services no discrimination shall be made on grounds only of religion, race, caste or class or any of them

Provided further that payment shall be made for such service at rates not less than the normal daily rates of wages prevailing in the locality

(2) The circumstances under whic11 a Deputy Commissioner or any other officer authorised by him in writing in this behalf exercises the powers conferred by sub-section (1) shall on every occasion be recorded by him in writing.

(3) Nothing in this section shall be deemed to authorise a Deputy Commissioner or any other officer to requisition the services of porters to or from a place which is' accessible by road or rail.

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