Public Liability Insurance Act, 1991


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Liability to give relief in certain cases on principle of no fault View Judgements
  4 Duty of owner to take out insurance policies View Judgements
  5 Verification and publication of accident by Collector View Judgements
  6 Application for claim for relief View Judgements
  7 Award of relief View Judgements
  7A Establishment of Environmental Relief Fund View Judgements
  8 Provisions as to other right to claim compensation for death, etc View Judgements
  9 Power to call for information View Judgements
  10 Power of entry and inspection View Judgements
  11 Power of search and seizure View Judgements
  12 Power to give directions View Judgements
  13 Power to make application to Courts for restraining owner from handling hazardous substances View Judgements
  14 Penalty for contravention of sub-section (1) or sub-section (2) of section 4 or failure to comply with directions under section 12 View Judgements
  15 Penalty for failure to comply with direction under section 9 or order under section 11 or obstructing any person in discharge of his functions under section 10 or 11 View Judgements
  16 Offences by companies View Judgements
  17 Offences by Government Departments View Judgements
  18 Cognizance of offences View Judgements
  19 Power to delegate View Judgements
  20 Protection of action taken in good faith View Judgements
  21 Advisory Committee View Judgements
  22 Effect of other laws View Judgements
  23 Power to make rules View Judgements
  SCHEDULE I



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