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Section 3   [ View Judgements ]

Amendment of section 4


In section 4 of the principal Act, in sub-section (1), after clause (e), the following clause shall be inserted, namely:-



'(f) on and from the commencement of the Daman and Diu Marine Fishing (Amendment) Regulation, 2010, in relation to Daman and Diu:-



(i) the use of identity card by the fisherman, before entering into the sea water or inland water, as may be prescribed.



Explanation - For the purposes of this sub-clause, "identity card" means the identity card issued to the fisherman by the authorised officer;



(ii) the fitting of safety and security equipment in any such class or classes of fishing vessels in any specified area, as may be prescribed.



Explanation - For the purposes of this sub-clause "safety and security equipment" means the equipment as transponder, global positioning system, very high frequency, or such other safety and security equipment as may be specified by the Government by the notification in the Official Gazette.

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