MAHARASHTRA MARINE FISHING REGULATION ACT, 1981


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION OF ADVISORY COMMITTEES View Judgements
  4 POWER TO REGULATE, RESTRICT OR PROHIBIT CERTAIN FISHING ACTIVITIES WITHIN SPECIFIED AREA View Judgements
  5 PROHIBITION OF USE OF FISHING VESSELS IN CONTRAVENTION OF ANY ORDER MADE UNDER SECTION 4 View Judgements
  6 LICENCING OF FISHING VESSELS View Judgements
  7 PROHIBITION OR USING FISHING VESSELS WHICH ARE NOT LICENSED View Judgements
  8 CANCELLATION, SUSPENSION AND AMENDMENT OF LICENCES View Judgements
  9 REGISTRATION OF VESSELS View Judgements
  10 INFORMATION TO BE GIVEN TO REGISTRATION OFFICER ABOUT MOVEMENT OF FISHING VESSEL AND HIS PERMISSION TO BE OBTAINED View Judgements
  11 RETURNS TO BE MADE BY OWNERS OF REGISTERED FISHING VESSELS View Judgements
  12 FINALITY OF ORDERS UNDER SECTIONS 6, 8 AND 9 View Judgements
  13 APPEALS AGAINST ORDERS REFUSING GRANT OF LICENCE OR REGISTRATION. ETC View Judgements
  14 POWER TO ENTER AND SEARCH FISHING VESSEL View Judgements
  15 DISPOSAL OF SEIZED FISH View Judgements
  16 ADJUDICATION View Judgements
  17 IMPOSITION OF PENALTY View Judgements
  18 CONSTITUTION OF APPELLATE BOARD AND APPEALS TO APPELLATE BOARD View Judgements
  19 REVISION BY APPELLATE BOARD View Judgements
  20 POWER OF ADJUDICATING OFFICER AND THE APPELLATE BOARD IN RELATION TO HOLDING INQUIRY UNDER THIS ACT View Judgements
  21 GENERAL PROVISION FOR PUNISHMENT OF OFFENCES View Judgements
  22 OFFENCES BY COMPANIES View Judgements
  23 EXEMPTIONS View Judgements
  24 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  25 POWER TO MAKE RULES View Judgements
  26 SAVING View Judgements



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