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Citedby 10 docs - [View All]
Naginbhai vs Special on 6 October, 2010
Reliance Fuel Resources Ltd vs Petroleum & Natural Gas ... on 31 August, 2009
Lalji Mulji vs The State Of Maharashtra on 21 January, 1965
Ganesh Chandra Hazarika vs State Of Assam And Ors. on 29 July, 1980
The Municipal Corporation Of ... vs Bharat Petroleum Corporation ... on 6 February, 1992

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[Complete Act]
Central Government Act
Section 8 in The Petroleum Act, 1934
8. No licence needed for import, transport or storage of small quantities of petroleum Class A.
(1) Notwithstanding anything contained in this Chapter, a person need not obtain a licence for the import, transport or storage of petroleum Class A not intended for sale if the total quantity in his possession does not exceed thirty litres.
(2) Petroleum Class A possessed without a licence under this section shall be kept in securely stoppered receptacles of glass, stoneware or metal which shall not, in the case of receptacles of glass or stoneware, exceed one litre in capacity or, in the case of receptacles of metal, exceed twenty- five litres in capacity.]