Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Restriction on delivery and dispatch of petroleum View Judgements
  4 Approval of containers View Judgements
  5 Containers for petroleum Class A View Judgements
  6 Containers for petroleum Class B and Class C View Judgements
  7 Empty receptacles View Judgements
  8 Repairs to receptacles View Judgements
  9 Prevention of escape of petroleum View Judgements
  10 Prohibition of employment of children and intoxicated persons View Judgements
  11 Prohibition of smoking, fires, lights, etc View Judgements
  12 Special precautions against accident View Judgements
  13 Payment of fees View Judgements
  14 Licence for import of petroleum View Judgements
  15 Petroleum exempted View Judgements
  16 Ports into which petroleum may be imported View Judgements
  17 Declaration by the master of the ship carrying petroleum or by the ship's agent View Judgements
  18 Anchorage of ships carrying petroleum View Judgements
  19 Production of certificate and licence for import.-(1) Every person desiring to import petroleum shall furnish personally or through his agent to the Commissioner of Customs View Judgements
  20 Permission of Commissioner of Customs to land petroleum View Judgements
  21 Landing of petroleum Class B or petroleum Class C in anticipation of the testing officer's report View Judgements
  22 Unloading of petroleum in bulk View Judgements
  23 Unloading of petroleum otherwise than in bulk View Judgements
  24 Transshipment of petroleum View Judgements
  25 Petroleum to be imported by land only at authorized places View Judgements
  26 Declaration and certificate to be furnished and licence to be produced before importing petroleum by land View Judgements
  27 Permission of the Commissioner of Customs to unload petroleum View Judgements
  28 Restriction on leaky receptacles View Judgements
  29 Loading of containers View Judgements
  30 Restriction on passengers, combustible and inflammable cargo View Judgements
  31 Prohibition of smoking, fires, lights View Judgements
  32 Restriction on loading and unloading by night.-Petroleum shall not be loaded into, or unloaded from, any ship, vessel or vehicle between the hours of sunset and sunrise, unless View Judgements
  33 Conditions of carriage of petroleum in bulk by water View Judgements
  34 Requirement as to the construction of vessels View Judgements
  35 Tank fittings on ships or vessels View Judgements
  36 Self propelled barges View Judgements
  37 Petroleum in bulk on barges and flats View Judgements
  38 Restriction on cargo or passengers View Judgements
  39 Petroleum carried as cargo in unberthed passenger ships View Judgements
  40 Prohibition of transport of petroleum Class A by country craft View Judgements
  41 Restrictions on steamers or tugs employed in towing or attending a petroleum vessel View Judgements
  42 Ventilation and cleaning of holds and tanks View Judgements
  43 Master of vessels specially responsible View Judgements
  44 Loading and unloading of bulk petroleum View Judgements
  45 Precautions on suspension of loading or unloading View Judgements
  46 Prohibition of naked lights, fire and smoking on board a vessel View Judgements
  47 Prohibition of smoking, fire and lights, during loading or unloading View Judgements
  48 Fire-extinguishing appliances to be ready for use View Judgements
  49 Restriction on the simultaneous conveyance of different classes of petroleum View Judgements
  50 Transport by sea of petroleum which has not been tested View Judgements
  51 Application View Judgements
  52 Conditions of transport by unberthed passenger ships View Judgements
  53 Maximum quantity allowed to be carried View Judgements
  54 Carriage below decks View Judgements
  55 Provisions of bulkhead View Judgements
  56 Prohibition of fire, lights and smoking View Judgements
  57 Provisions of fire extinguishers View Judgements
  58 Construction of steam or motor-vessels View Judgements
  59 Transport in steam or motor-vessels View Judgements
  60 Transport of deck View Judgements
  61 Conditions of transport by country craft View Judgements
  62 Application View Judgements
  63 Tank Vehicles View Judgements
  64 Tank Capacity View Judgements
  65 Restriction on other use View Judgements
  66 Trailers View Judgements
  67 Vehicle for transport otherwise than in bulk View Judgements
  68 Composite vehicles View Judgements
  69 Carriage of other articles prohibited View Judgements
  70 Engines of mechanically propelled vehicles View Judgements
  71 Electrical installation View Judgements
  72 Means of extinguishing fire to be carried View Judgements
  73 Vehicles to be constantly attended View Judgements
  74 Prohibition as to parking View Judgements
  75 Licence necessary for the transport in bulk of Petroleum Classes A and B View Judgements
  76 Restriction against loading and unloading of tank vehicles View Judgements
  77 Prohibition of loading of leaky or defective tank vehicles or unlicensed tank vehicles View Judgements
  78 Precautions against static charges View Judgements
  79 Precautions against electrical hazards and hazard of a running engine View Judgements
  80 Precautions against movements of vehicles during loading or unloading View Judgements
  81 Precaution against product contamination View Judgements
  82 Filling discharge faucet and dip pipes to be kept close View Judgements
  83 Restrictions on loading and unloading of Petroleum at night View Judgements
  84 Prohibition of fires and smoking View Judgements
  85 Repair of tank View Judgements
  86 Special provisions for motor conveyances View Judgements
  87 Application View Judgements
  88 Right of way to be acquired View Judgements
  89 Approval of the design and route of the pipeline View Judgements
  90 Design of pipeline and attachments View Judgements
  91 Laying of Pipe line View Judgements
  92 Protection against corrosion View Judgements
  93 Hydrostatic testing of pipeline View Judgements
  94 Shut down of pipelines View Judgements
  95 Patrolling of pipeline View Judgements
  96 Checking of gauges View Judgements
  97 Additions and alterations in the pipeline View Judgements
  98 Repair and maintenance of pipeline View Judgements
  99 Relaying or repairs to a pipeline in public interest View Judgements
  100 Power of inspection and examination View Judgements
  101 Reports of fire or major leakage View Judgements
  102 Restriction on electric installation and apparatus View Judgements
  103 Hazardous area View Judgements
  104 Classification of hazardous area.-(1) A hazardous area shall be deemed to be View Judgements
  105 Extent of hazardous area.-The extent of hazardous area shall be as laid down in the fourth Schedule View Judgements
  106 Fixed electric apparatus View Judgements
  107 Fixed electric wiring View Judgements
  108 Earthing and bonding View Judgements
  109 Cathodic protection View Judgements
  110 Protection against stray current View Judgements
  111 Portable electric apparatus View Judgements
  112 Maintenance of approved electric apparatus and wiring View Judgements
  113 Repair and test work View Judgements
  114 Certificate of electric installation View Judgements
  115 Precautions against corrosion View Judgements
  116 Licence for storage View Judgements
  117 Precautions against fire View Judgements
  118 Supervision of operations within an installation, service station or storage shed View Judgements
  119 Cleanliness of installation, service station or storage shed View Judgements
  120 Drainage View Judgements
  121 Exclusion of unauthorized persons View Judgements
  122 Petroleum only to be stored View Judgements
  123 Marking of Capacity of Tanks View Judgements
  124 Construction of tanks View Judgements
  125 Protection against corrosion View Judgements
  126 Testing of tanks View Judgements
  127 Earthing of tank View Judgements
  128 Testing of earth connections View Judgements
  129 Night working View Judgements
  130 Certificate of safety View Judgements
  131 Prior approval of specifications and plans of premises proposed to be licensed .-(1) Every person desiring to obtain a licence to import and store petroleum in Form XIV, Form XV, Form XVI or in Special Form, as the case may be, shall submit to the licensing authority an application along with View Judgements
  132 Pumping View Judgements
  133 Identification mark on licensed premises View Judgements
  134 Posting up of rules and conditions View Judgements
  135 Petroleum in the possession of Defence Forces of the Union View Judgements
  136 Application View Judgements
  137 Restriction of Storage View Judgements
  138 Storage of exempted Petroleum Class C in bulk View Judgements
  139 Storage of Petroleum Class C in non-bulk.-Petroleum Class C which is not in bulk shall, if the quantity at any one time exceeds 2,500 litres be stored in a storage shed of which either View Judgements
  140 Prior report of storage of Petroleum Class C View Judgements
  141 Grant of licence View Judgements
  142 Period for which licences may be granted or renewed View Judgements
  143 Application for licence View Judgements
  144 No-objection certificate View Judgements
  145 Particulars of licence View Judgements
  146 Prior approval necessary for alterations in the licensed premises View Judgements
  147 Amendment of licence View Judgements
  148 Renewal of licence View Judgements
  149 Refusal of no-objection certificate View Judgements
  150 Cancellation of no-objection certificate View Judgements
  151 Refusal of licence View Judgements
  152 Suspension and cancellation of licence.-(1) Every licence granted under these rules shall View Judgements
  153 Procedure on expiration, suspension or cancellation of licence View Judgements
  154 Appeals View Judgements
  155 Supply of rules View Judgements
  156 Transfer of licence for storage View Judgements
  157 Procedure on death or disability of licensee View Judgements
  158 Loss of licence View Judgements
  159 Production of licence on demand View Judgements
  160 Procedure on reports of infringement View Judgements
  161 Executive control over authorities View Judgements
  162 Approval of refinery View Judgements
  163 Retention of plans and specifications View Judgements
  164 Alterations View Judgements
  165 Use of fire-proof materials View Judgements
  166 Situations of storage tanks View Judgements
  167 Situation of storage tanks and facilities for liquefied petroleum gases View Judgements
  168 Situation of flare View Judgements
  169 Drainage View Judgements
  170 Fire and Smoking View Judgements
  171 Permits to carry out maintenance and repair work View Judgements
  172 Fire Control. View Judgements
  173 Removal of Petroleum View Judgements
  174 Prevention of danger from static electricity View Judgements
  175 Warning notices View Judgements
  175 Marking of pipelines and cables View Judgements
  177 Inspections View Judgements
  178 Safe operations View Judgements
  179 Report of Fire View Judgements
  180 Closing of refinery View Judgements
  181 Additions of Tetra Ethyl Lead Mixtures View Judgements
  182 Additions of Tetra Ethyl Lead Mixture View Judgements
  183 Prescription of special conditions View Judgements
  184 Colouration of leaded petroleum View Judgements
  185 Marking of receptacles View Judgements
  186 Drawing of Sample View Judgements
  187 Forwarding and retention of samples View Judgements
  188 Procedure of delivery of samples View Judgements
  189 Selection of samples from imported cargo View Judgements
  190 Standard test apparatus View Judgements
  191 Certification of apparatus View Judgements
  192 Register of Certificates View Judgements
  193 Method of test View Judgements
  194 Procedure when tests show want of uniformity View Judgements
  195 Certificate of tests View Judgements
  196 Fee for inspection and comparison View Judgements
  197 Fee for testing View Judgements
  198 Power to enter, inspect, search and seize View Judgements
  199 Destruction of petroleum View Judgements
  200 Notice of Accident View Judgements
  201 Power to exempt View Judgements
  202 Repeal and savings View Judgements



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