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Central Government Act
The National Highways Act, 1956
THE NATIONAL HIGHWAYS ACT, 1956

ACT NO. 48 OF 1956 [ 11th September, 1956.]

An Act to provide for the declaration of certain highways to be national highways and for matters connected therewith.

BE it enacted by Parliament in the Seventh Year of the Republic of India as follows:-





1. Short title, extent and commencement.
(1) This Act may be called the National Highways Act, 1956 .
(2) It extends to the whole of India.
(3) It shall come into force on such date 1 as the Central Government may, by notification in the Official Gazette, appoint.
2. Declaration of certain highways to be national highways.
(1) Each of the highways specified in the Schedule except such parts thereof as are situated within any municipal area is hereby declared to be a national highway.
(2) The Central Government may, by notification in the Official Gazette, declare any other highway to be a, national highway and on the publication of such notification such highway shall be deemed to be specified in the Schedule.
(3) The Central Government may, by like notification, omit any highway from the Schedule and on the publication of such notification, the highway so omitted shall cease to be a national highway.
3. Definition. In this Act," municipal area" means any municipal area with a population of twenty thousand or more the control or management of which is entrusted to a municipal committee, a town area committee, a town committee or any other authority.
4. National highways to vest in the Union. All national highways shall vest in the Union, and for the purposes of this Act" highways" include-
(i) all lands appurtenant thereto, whether demarcated or not;
(ii) all bridges, culverts, tunnels, causeways, carriageways and other structures constructed on or across such highways; and
1. 15th April, 1957, vide Notification No. S. R. O. 1180, dated the 4th April, 1957 see gazette of India 1957, Pt. II, Sec, 3, p. 730, Extended to and brought into force in Dadra and Nagar Haveli (w. e. f. 1- 7- 65). by Reg. 6 of 1963 s. l and ch. I. The Act comes into force in Pondicherry on 1. 10. 1963 vide Reg. 7 of 1963, s. 3 and sch. I Extended to and brought into force in the state Sikkim (w. e. f. 28- 6- 1975 ) Vide Notifin No. S. O. No. 276 (E), dt. 26. 6. 1975 Extended to Goa, Daman and Diu with modifications, by Reg 12 of 1962, s. 3 and Sch.
(iii) all fences, trees, posts and boundary, furlong and mile stones of such highways or any land appurtenant to such highways.
5. Responsibility for development and maintenance of national highways. It shall be the responsibility of the Central Government to develop and maintain in proper repair all national highways; but the-, Central Government may, by notification in the Official Gazette, direct that any function in relation to the development or maintenance of any national highway shall, subject to such conditions, if any, as may be specified in the notification, also be exercisable by the Government of the State within which the national highway is, situated or by any officer or authority subordinate to the Central Government or to the State Government.
6. Power to issue directions. The Central Government may give directions to the Government of any State as to the carrying out in the State of any of the provisions of this Act or of any rule, notification or order made thereunder.
7. Fees for services or benefits rendered on national highways.
(1) The Central Government may, by notification in the Official Gazette, levy fees at such rates as may be laid down by rules made in this behalf for services or benefits rendered in relation to the use of ferries, 1[ permanent bridges the cost of construction of each of which in more than rupees twenty- five lakhs and which are opened to traffic on or after the 1st day of April, 1976 ] temporary bridges and tunnels on national highways 2[ and the use of sections of national highways]. 1[ Provided that if the Central Government is of opinion that it is necessary in the public interest so to do, it may, by like notification, specify any bridge in relation to the use of which fees shall not be leviable under this sub- section.
(2) Such fees when so levied shall be collected in a with the rules made under this Act.
(3) Any fee leviable immediately before the commencement of this Act for services or benefits rendered in relation to the use of ferries, temporary bridges and tunnels on any highway specified in the Schedule shall continue to be leviable under this Act unless and until it is altered in exercise of the power conferred by subsection (1).
8. Agreements with State Governments or municipalities. Notwithstanding anything contained in this Act, the Central, Government may enter into an agreement with the Government of any State or with any authority entrusted with the control or management of any municipal area in relation to the development or maintenance of the whole or any part of a national highway situated within the State or, as the case may be, in relation to the development or maintenance of any such part of a highway situated within a municipal area as is referred to in sub- section
(1) of section: land any such agreement May provide for the sharing of expenditure by the respective parties thereto.
9. Power to make rules.
(1) The Central Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Act.'
1. Ins. by Act 30 of 1977, s. 2
2. Ins by Act 1 of 1993, s. 2 (w. e. f. 23. 10. 1992 ).
3. Ins. by Act 26 of 1993 s. 2.
(2) In particular and without prejudice to the generality of the foregoing- power, such rules may provide for all or any of the follow- ing. matters, namely:-
(a) the manner in which, and the conditions subject to which any function in relation to. the development or mainte- nance of a national highway or any part thereof may be exercised by the State Government or any officer or authority subordinate to the Central Government or the State Government;
(b) 1[ the rates at which fees for services rendered in relation to the use of ferries, permanent bridges, temporary bridges and tunnels on any national highway 3[ and the use of sections of any national highway] may be levied and the manner in which such fees shall be collected under section.]
(c) the periodical inspection of national highways and the submission of inspection reports to the Central Government;
(d) the reports on works carried out on national highways;
(e) any other matter for which provision should be made under this Act.
(3) 1[ Every rule made under this section shall be laid as soon as may be after it is made, before each House of Parliament, while it is in session, for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid both Houses agree in making modification in the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such modified form or be of no effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule.]
10. Laying of notifications, rules, etc., before Parliament. All notifications or agreements issued or entered into under this Act shall be laid before both Houses of Parliament as soon as may be after they are issued or entered into 2[