Section 8   [ View Judgements ]

Power to require information


The Collector may with a view to requisitioning any goods vehicle or taking any action with respect thereto in pursuance of the provisions of this Act, by order in writing-



(a) require any person to submit to it within such time or at such interval as may be specified in that order such information or document in his possession relating to the goods vehicle as may be so specified being information and documents reasonably necessary for carrying into effect provisions in this Act: and



(b) direct that the owner or person in charge of the goods vehicle, shall not without the permission of the Collector dispose of it or remove it from the premises in which it is kept till the expiry of such periods as may he specified in the order. 5

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