for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18   [ View Judgements ]

Application of these rules to members of the crew


Rules 4, 5, 6, 7, 8 and 9 shall apply in respect of officers and members of the crew engaged in a foreign going vessel for importation of their baggage at the time of final pay off on termination of their engagement:



Provided that nothing contained in this rule shall apply to the articles listed under Appendix A.

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