for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8   [ View Judgements ]

Power to enter land for inspection, etc


For maintaining examining, repairing, altering or removing any pipelines, or for doing any other act necessary for the utilisation of the pipelines or for the making of any inspection or measurement for any of the aforesaid purposes, any person authorised in this behalf by the Central Government the State Government or the corporation , as the case may be, may, after giving reasonable notice to the occupier of the land under which the pipelines has been laid, enter therein with such workmen and assistants as may be necessary:



Provided that, where such person is satisfied that an emergency exists no such notice shall be necessary:



Provided further that, while exercising any power under this section, such person or any workmen or assistant of such person, shall cause as little damage or injury as possible to such land.



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