w w w . L a w y e r S e r v i c e s . i n

Section 2

Amendment of Section 3.


In Section 3 of the Tamil Nadu Marine

Fishing Regulation Act,1983, for Clause (g), the following Clause shall be

substituted, namely:—



(g) "Mechanized fishing vessel"means a ship or boat fitted with mechanical means of propulsion having an engine of not less than twenty Horse Power but not more than one hundred and fifty Horse Power and measuring in length not less than ten metres and less than twenty metres, but does not include a deep sea fishing vessel; and a "deep sea fishing vessel" means a ship or boat fitted with mechanical means of propulsion having an engine of more than one hundred and fifty Horse Power and measuring in length not less than twenty metres;