Merchant Shipping Act, 1958


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Application of Act View Judgements
  3 Definitions View Judgements
  4 Establishment of National Shipping Board View Judgements
  5 Functions of National Shipping Board View Judgements
  6 Power to make rules in respect of matters in this Part View Judgements
  7 Director-General of Shipping View Judgements
  8 Mercantile Marine Department View Judgements
  9 Surveyors View Judgements
  10 Radio inspectors View Judgements
  11 Shipping offices View Judgements
  12 Seamens employment offices View Judgements
  13 Seamens welfare officers View Judgements
  14 Formation of Shipping Development Fund View Judgements
  15 Shipping Development Fund Committee View Judgements
  16 Application of the Shipping Development Fund View Judgements
  17 Acts and proceedings of Committee not to be invalid View Judgements
  18 Dissolution of the Committee View Judgements
  19 Power to make rules in respect to matters in this Part View Judgements
  20 Application of Part View Judgements
  21 Indian ships View Judgements
  22 Obligation to register View Judgements
  23 Ports of registry View Judgements
  24 Registrars of Indian ships View Judgements
  25 Register book View Judgements
  26 Application for registry View Judgements
  27 Survey and measurement of ships before registry View Judgements
  28 Marking of ship View Judgements
  29 Declaration of ownership on registry View Judgements
  30 Evidence on first registry View Judgements
  31 Entry of particulars in register book View Judgements
  32 Documents to be retained by registrar View Judgements
  33 Power of Central Government to inquire into title of Indian ship to be so registered View Judgements
  34 Grant of certificate of registry View Judgements
  35 Custody and use of certificate View Judgements
  36 Power to grant new certificate when original certificate is defaced, lost, etc View Judgements
  37 Endorsement on certificate of change of master View Judgements
  38 Endorsement on certificate of change of ownership View Judgements
  39 Delivery of certificate of ship lost or ceasing to be an Indian ship View Judgements
  40 Provisional certificate for ships becoming Indian ships abroad View Judgements
  41 Temporary pass in lieu of certificate of registry View Judgements
  42 Transfer of ships or shares View Judgements
  43 Registry of transfer View Judgements
  44 Transmission of property in Indian ship on death, insolvency, etc View Judgements
  45 Order for sale where ship has ceased to be an Indian ship View Judgements
  46 Transfer of ship on sale by order of court View Judgements
  47 Mortgage of ship or share View Judgements
  48 Entry of discharge of mortgage View Judgements
  49 Priority of mortgages View Judgements
  50 Mortgagee not deemed to be owner View Judgements
  51 Rights of mortgagee View Judgements
  52 Mortgage not affected by insolvency View Judgements
  53 Transfer of mortgages View Judgements
  54 Transmission of interest in mortgage in certain circumstances View Judgements
  55 Rules as to name of ship View Judgements
  56 Registry of alternations View Judgements
  57 Regulations for registry of alternations View Judgements
  58 Provisional certificate and endorsement where ship is to be registered anew View Judgements
  59 Registry anew on change of ownership View Judgements
  60 Procedure for registry anew View Judgements
  61 Transfer of registry View Judgements
  62 Restrictions on re-registry of abandoned ships View Judgements
  63 National colours for Indian ships View Judgements
  64 Unlawful assumption of Indian character View Judgements
  65 Concealment of Indian, or assumption of foreign, character View Judgements
  66 Indian ships to hoist proper national colours in certain cases View Judgements
  67 National character of ship to be declared before clearance View Judgements
  68 Liabilities of ships not recognised as Indian ships View Judgements
  69 Proceedings on forfeiture of ship View Judgements
  70 Notice of trust not received View Judgements
  71 Liability of owners View Judgements
  72 Evidence of register book, certificate of registry and other documents View Judgements
  73 Power to register Government ships under this Part View Judgements
  74 Power to make rules in respect of matters in this Part View Judgements
  75 Application of Part View Judgements
  76 Certificates of competency to be held by officers of ships View Judgements
  77 When officers deemed duly certificated View Judgements
  78 Grades of certificates of competency View Judgements
  79 Examinations for, and grant of, certificates View Judgements
  80 Certificates of service of naval officers View Judgements
  81 Form of certificates View Judgements
  82 Record of orders affecting certificates View Judgements
  83 Loss of certificates View Judgements
  84 Production of certificates of competency to shipping master View Judgements
  85 Power to cancel or suspend certificates obtained on false or erroneous information View Judgements
  86 Recognition of certificates of competency or service granted in other countries View Judgements
  87 Power to make rules as to grant, cancellation or suspension of certificates of competency View Judgements
  88 Power to classify seamen View Judgements
  89 Duties of shipping masters View Judgements
  90 Fees to be paid View Judgements
  91 Assistance for apprenticeship to sea service View Judgements
  92 Special provisions as to apprenticeship to the sea service View Judgements
  93 Manner in which contract is to be recorded View Judgements
  94 Production of contracts to authorised person before voyage in ship View Judgements
  95 Business of seamens employment offices View Judgements
  96 Supply or engagement of seamen in contravention of Act prohibited View Judgements
  97 Receipt of remuneration from seamen for shipping them prohibited View Judgements
  98 Qualifications for, and medical examination of, seamen View Judgements
  99 Prohibition of engagement of seamen in Indian port without discharge certificate View Judgements
  100 Agreements with crew View Judgements
  101 Form and contents of the agreement View Judgements
  102 Engagement of seamen where agreement is made out of India View Judgements
  103 Special provisions with regard to agreements with crew of Indian ships View Judgements
  104 Renewal of running agreements in certain cases View Judgements
  105 Changes in crew to be reported View Judgements
  106 Certificate as to agreement with crew View Judgements
  107 Copy of agreement to be made accessible to the crew View Judgements
  108 Alternation in agreement with the crew View Judgements
  109 Employment of children View Judgements
  110 Engagement of young persons as trimmers or stokers View Judgements
  111 Medical examination of young persons View Judgements
  112 Maintenance of list or register of young persons in a ship View Judgements
  113 Power to make rules respecting employment of young persons View Judgements
  114 Engagements between seamen and masters of ships other than Indian ships View Judgements
  115 Power to prohibit engagement of persons as seamen View Judgements
  116 Engagement of seamen outside India for Indian ships View Judgements
  117 Power to board ships and muster seamen View Judgements
  118 Discharge before shipping master View Judgements
  119 Certificate of discharge View Judgements
  120 Certificate as to work of seamen View Judgements
  121 Discharge and leaving behind of seamen by masters of Indian ships View Judgements
  122 Wages and other property of seaman or apprentice left behind View Judgements
  123 Repatriation of seamen on termination of service at foreign port View Judgements
  124 Discharge of seamen on change of ownership View Judgements
  125 Master to deliver account of wages View Judgements
  126 Disrating of seamen View Judgements
  127 Deductions from wages of seamen View Judgements
  128 Payment of wages before shipping master View Judgements
  129 Time of payment of wages View Judgements
  130 Settlement of wages View Judgements
  131 Master to give facilities to seaman for remitting wages View Judgements
  132 Decision of questions by shipping masters View Judgements
  133 Power of shipping master to require production of ships papers View Judgements
  134 Rule as to payment to seamen in foreign currency View Judgements
  135 Advance of wages View Judgements
  136 Allotment notes respecting seamens wages View Judgements
  137 Commencement and payment of sums allotted View Judgements
  138 Right to wages and provisions View Judgements
  139 Right to recover wages and salvage not to be forfeited View Judgements
  140 Wages not to depend on freight View Judgements
  141 Wages on termination of service by wreck, illness, etc View Judgements
  142 Wages not to accrue during absence without leave, refusal to work or imprisonment View Judgements
  143 Compensation to seamen for premature discharge View Judgements
  144 Restriction on sale of and charge upon wages View Judgements
  145 Summary proceedings for wages View Judgements
  146 Restrictions on suits for wages View Judgements
  147 Wages not recoverable outside India in certain cases View Judgements
  148 Remedies of master for wages, disbursements, etc View Judgements
  149 Power of court to rescind contract between master, owner or agent and seaman or apprentice View Judgements
  150 Power to refer disputes between seamen and their employers to tribunals View Judgements
  151 Conditions of service, etc., to remain unchanged during pendency of proceedings before tribunal View Judgements
  152 Master to take charge of the effects of deceased seamen View Judgements
  153 Dealing with and account of property of seamen who die during voyage View Judgements
  154 Master to pay and deliver property of deceased seamen View Judgements
  155 Property of deceased seaman left abroad but not on board ship View Judgements
  156 Dealing with property of deceased seamen View Judgements
  157 Recovery of wages, etc., of seamen lost with their ship View Judgements
  158 Property of seamen dying in India View Judgements
  159 Payment over of property of deceased seamen by shipping master View Judgements
  160 Disposal of unclaimed property of deceased seamen View Judgements
  161 Relief and maintenance of distressed seamen View Judgements
  162 Mode of providing for return of seamen to proper return port View Judgements
  163 Receiving distressed seamen on ships View Judgements
  164 Provisions as to taking distressed seamen on ships View Judgements
  165 What shall be evidence of distress View Judgements
  166 Indian consular officer to decide return port to which or route by which seaman is to be sent View Judgements
  167 Power to make rules with respect to distressed seamen View Judgements
  168 Ships to have sufficient provisions and water View Judgements
  169 Allowances for short or bad provisions View Judgements
  170 Foreign-going Indian ship to carry duly certificated cook View Judgements
  171 Weights and measures on board View Judgements
  172 Bedding, towels, medicines, medical stores, etc., to be provided and kept on board certain ships View Judgements
  173 Certain ships to carry medical officer View Judgements
  174 Expenses of medical attendance in case of illness View Judgements
  175 Accommodation for seamen View Judgements
  176 Inspection by shipping master, etc., of provisions, water, weights and measures and accommodation View Judgements
  177 Inspection by master of provisions, water and accommodation at sea View Judgements
  178 Meaning of serving seaman View Judgements
  179 Particulars to be furnished in plaints, etc View Judgements
  180 Notice to be given in case of unrepresented seaman View Judgements
  181 Power to set aside decrees and orders passed against serving seaman View Judgements
  182 Modification of law of limitation where seaman is a party View Judgements
  183 Reference in matters of doubt to shipping masters View Judgements
  184 Facilities for making complaints View Judgements
  185 Assignment or sale of salvage invalid View Judgements
  186 No debt recoverable till end of voyage View Judgements
  187 Seamens property not to be detained View Judgements
  188 Prohibition against solicitation by lodging house keepers View Judgements
  189 Ship not to be boarded without permission before seamen leave View Judgements
  190 Misconduct endangering life or ship View Judgements
  191 Desertion and absence without leave View Judgements
  192 Power to suspend deserters certificate of discharge View Judgements
  193 Conveyance of deserter or imprisoned seaman on board ship View Judgements
  194 General offences against discipline View Judgements
  195 Smuggling of goods by seamen or apprentices View Judgements
  196 Entry of offences of official logs View Judgements
  197 Report of desertions and absences without leave View Judgements
  198 Entries and certificates of desertion abroad View Judgements
  199 Facilities for proving desertion in proceedings for forfeiture of wages View Judgements
  200 Application of forfeitures View Judgements
  201 Decision of questions of forfeiture and deduction in suits for wages View Judgements
  202 Payment of fines imposed under agreement to shipping master View Judgements
  203 Seaman or apprentice not to be enticed to desert View Judgements
  204 Deserters not to be harboured View Judgements
  205 Stowaways and seamen carried under compulsion View Judgements
  206 Procedure where seaman not shipped in India is imprisoned on complaint of master or owner View Judgements
  207 Power to send on board seaman not shipped in India who is undergoing imprisonment View Judgements
  208 On change of master, documents to be handed over to successor View Judgements
  209 Transmission of documents on transfer of seaman from one ship to another View Judgements
  210 Leaving behind in India of seaman or apprentice engaged abroad View Judgements
  211 Deserters from foreign ships View Judgements
  212 Official logs to be kept and to be dated View Judgements
  213 Entries in official log books how and when to be made View Judgements
  214 Entries required to be made in official log books View Judgements
  215 Offences in respect of official logs View Judgements
  216 Delivery of official logs to shipping masters View Judgements
  217 Official logs to be sent to shipping master in case of transfer of ship or loss View Judgements
  218 Functions of National Welfare Board for Seafarers View Judgements
  219 Application of Part View Judgements
  220 No ship to carry passengers without a certificate of survey View Judgements
  221 Power of surveyor View Judgements
  222 Fees in respect of survey View Judgements
  223 Declaration of survey View Judgements
  224 Sending of declaration by owner, agent or master to Central Government View Judgements
  225 Grant of certificate of survey by Central Government View Judgements
  226 Power of Central Government to order a second survey View Judgements
  227 Duration of certificates of survey View Judgements
  228 Cancellation or suspension of certificate of survey by Central Government View Judgements
  229 Alternations in ships subsequent to grant of certificate of survey, and additional surveys View Judgements
  230 Power to require delivery of expired or cancelled certificate of survey View Judgements
  231 Certificate or survey to be affixed in conspicuous part of ship View Judgements
  232 Ship not to carry passengers in contravention of Act View Judgements
  233 Offences in connection with passenger ships View Judgements
  234 Power to exclude drunken passengers from passenger ships View Judgements
  235 Ships with certificates of survey or certificates of partial survey granted outside India View Judgements
  236 Power to make rules as to surveys View Judgements
  237 Ports or places where unberthed passengers or pilgrims may embark or be discharged View Judgements
  238 Notice to be given of day of sailing View Judgements
  239 Power to enter on and inspect ship View Judgements
  240 Ship not to sail without certificates A and B View Judgements
  241 Contents of certificate A View Judgements
  242 Contents of certificate B View Judgements
  243 Officers entitled to grant certificates View Judgements
  244 Survey of ship View Judgements
  245 Discretion as to grant of certificate B View Judgements
  246 Copy of certificate A to be exhibited View Judgements
  247 Unberthed passengers or pilgrims to be supplied with prescribed provisions View Judgements
  248 Number of passengers on board not to exceed that allowed by or under this Part View Judgements
  249 Unberthed passenger of pilgrim not to be landed at a place other than that at which he has contracted to land View Judgements
  250 Forwarding of passengers by Indian consular officers View Judgements
  251 Recovery of expenses in cured in forwarding passengers View Judgements
  252 Ship not to make voyage in contravention of contract View Judgements
  253 Information to be sent to ports of embarkation and discharge View Judgements
  254 Reports, etc., under section 253 to be admissible in evidence View Judgements
  255 Destination of ship, time of sailing, etc., to be advertised View Judgements
  256 Ship taking additional passengers at intermediate place View Judgements
  257 Statements concerning passengers View Judgements
  258 Death of unberthed passengers on voyage View Judgements
  259 Certain ships to carry medical officer and attendants View Judgements
  260 Bringing passengers from foreign port in excess of authorised number prohibited View Judgements
  261 Passenger welfare cess View Judgements
  262 Power to make rules as to unberthed passenger ships View Judgements
  263 Bunks to be provided for pilgrims View Judgements
  264 Hospital accommodation View Judgements
  265 Statements concerning pilgrims to be delivered before ship departs View Judgements
  266 Pilgrim ship taking additional pilgrims at intermediate places View Judgements
  267 Particulars relating to deaths of pilgrims on voyage View Judgements
  268 Statement concerning pilgrims to be delivered before pilgrims disembark in India View Judgements
  269 Certain pilgrim ships to carry medical officers and attendants View Judgements
  270 Bond where pilgrim ship provides on outward voyage View Judgements
  271 Medical inspection and permission required before embarkation of pilgrims View Judgements
  272 Medical inspection after embarkation in certain cases View Judgements
  273 Pilgrims to arrange return passages View Judgements
  274 Issue or production of tickets View Judgements
  275 Refund of passage money and deposits View Judgements
  276 Disposal of unclaimed passage money and deposits View Judgements
  277 Cost of return journey of pilgrims on ships other than those for which return ticket is available View Judgements
  278 Notice of sailing of pilgrim ship View Judgements
  279 Compensation for delay in sailing View Judgements
  280 Substitution of ships View Judgements
  281 Sanitary taxes payable by master of pilgrim ship View Judgements
  282 Power to make rules relating to pilgrims ships View Judgements
  283 Countries to which Load Line Convention or Safety Convention applies View Judgements
  284 Construction rules View Judgements
  285 Collision regulations View Judgements
  286 Observance of collision regulations View Judgements
  287 Inspectors of lights and shapes and fog and distress signals View Judgements
  288 Power to make rules as to life saving appliances View Judgements
  289 Rules relating to fire appliances View Judgements
  290 Inspection of life saving appliances and fire appliances View Judgements
  291 Radio requirements View Judgements
  292 Radio direction finding apparatus View Judgements
  293 Radio log View Judgements
  294 Powers of radio inspectors View Judgements
  295 Application of this Part to ships other than Indian ships View Judgements
  296 Power to make rules View Judgements
  297 Signalling lamps View Judgements
  298 Information about ships stability View Judgements
  299 Safety certificates and qualified safety certificates for passenger ships View Judgements
  300 Safety equipment and equipment certificates for ships other than passenger ships View Judgements
  301 Radio telegraphy and telephony certificates View Judgements
  302 Exemption certificates View Judgements
  303 Duration of certificates View Judgements
  304 Modification of safety convention certificates as respects life saving appliances View Judgements
  305 Recognition of certificates issued outside India View Judgements
  306 Issue of certificates to foreign ships in India and Indian ships in foreign countries View Judgements
  307 Prohibition on proceeding to sea without certificates View Judgements
  308 Production of certificates by ships other than Indian ships View Judgements
  309 Application of certain sections to certificates View Judgements
  310 Ships exempt from provisions relating to load lines View Judgements
  311 Power to make rules as to load lines View Judgements
  312 Marking of deck line and load lines View Judgements
  313 Submersion of load lines View Judgements
  314 Maintenance of load line marks View Judgements
  315 Inspection of ships with respect to load lines View Judgements
  316 Issue of load line certificates and effect thereof View Judgements
  317 Duration, renewal and cancellation of certificates View Judgements
  318 Ships not to proceed to sea without certificate View Judgements
  319 Publication of load line certificate and particulars relating to depth of loading View Judgements
  320 Insertion of particulars as to load lines in agreements with crew View Judgements
  321 Issue of load line certificates to foreign ships in India and Indian ships in foreign countries View Judgements
  322 Recognition of load line certificates issued outside India View Judgements
  323 Inspection and control of Load Line Convention ships other than Indian ships View Judgements
  324 Certificate of Load Line Convention ships other than Indian ships to be produced to customs View Judgements
  325 Marking of deck line and load lines of ships other than Indian ships View Judgements
  326 Submersion of load line of ships other than Indian ships View Judgements
  327 Inspection of ships other than Indian ships belonging to non-Convention countries View Judgements
  328 Load line certificates of ships other than Indian ships View Judgements
  329 Certificates to be produced to customs by ships other than Indian ships registered in non-Convention countries View Judgements
  330 Power to make rules as to timber cargo View Judgements
  331 Carriage of dangerous goods View Judgements
  332 Carriage of grain View Judgements
  333 Submersion of sub-division load lines in case of passenger ships View Judgements
  334 Unseaworthy ship not to be sent to sea View Judgements
  335 Obligation of owner to crew with respect to seaworthiness View Judgements
  336 Power to detain unsafe ship and procedure for detention View Judgements
  337 Liability of Central Government for costs and damage when ship wrongly detained View Judgements
  338 Liability of ship owner for costs when ship rightly detained View Judgements
  339 Method of calculating costs of detention and survey View Judgements
  340 Power to require from complainant security for cost, etc View Judgements
  341 Costs, etc., payable by Central Government recoverable from complainant View Judgements
  342 Application to ships other than Indian ships of provisions as to detention View Judgements
  343 Exemption of ships from certain provisions of this Part View Judgements
  344 Power to make rules respecting certificates under this Part View Judgements
  345 Division of loss in case of collision View Judgements
  346 Damages for personal injury View Judgements
  347 Right of contribution View Judgements
  348 Duty of master of ship to assist in case of collision View Judgements
  349 Collision to be entered in official log View Judgements
  350 Report to Central Government of accidents to ships View Judgements
  351 Notice of loss of Indian ship to be given to Central Government View Judgements
  352 Limitation of liability of owner for damage View Judgements
  353 Method of giving helm orders View Judgements
  354 Duty to report dangers to navigation View Judgements
  355 Obligation to render assistance on receiving signal of distress View Judgements
  356 Power to make rules as to signals View Judgements
  357 Definition of coasts View Judgements
  358 Shipping casualties and report thereof View Judgements
  359 Report of shipping casualties to Central Government View Judgements
  360 Application to court for formal investigation View Judgements
  361 Court empowered to make formal investigation View Judgements
  362 Power of court of investigation to inquire into charges against masters, mates and engineers View Judgements
  363 Power of Central Government to direct inquiry into charges of incompetency or misconduct View Judgements
  364 Opportunity to be given to person to make defence View Judgements
  365 Power of court as to evidence and regulation of proceedings View Judgements
  366 Assessors View Judgements
  367 Power to arrest witnesses and enter ships View Judgements
  368 Power to commit for trial and bind over witnesses View Judgements
  369 Report by court to Central Government View Judgements
  370 Powers of court as to certificates granted by Central Government View Judgements
  371 Power to court to censure master, mate or engineer View Judgements
  372 Power to court to remove master and appoint new master View Judgements
  373 Convening of Marine Boards outside India View Judgements
  374 Constitution and procedure of Marine Board View Judgements
  375 Decision of Marine Board to be by majority View Judgements
  376 Powers of Marine Board View Judgements
  377 Powers of Central Government to cancel, suspend, etc., certificate of master, mate or engineer View Judgements
  378 Delivery of Indian certificate cancelled or suspended View Judgements
  379 Effect of cancellation or suspension of certificate View Judgements
  380 Suspended certificate not to be endorsed View Judgements
  381 Power of Central Government to cancel or suspend other certificates View Judgements
  382 Re-hearing View Judgements
  383 Constitution of court of survey View Judgements
  384 Appeal from surveyor to court of survey View Judgements
  385 Powers and procedure of court of survey View Judgements
  386 Power to make rules View Judgements
  387 Reference in difficult cases to scientific persons View Judgements
  388 Power to investigate causes of explosion or fire on board ship View Judgements
  389 Report to be made regarding cause of explosion or fire View Judgements
  390 Definition of coasts View Judgements
  391 Receivers of wreck View Judgements
  392 Duty of receiver where vessel is in distress View Judgements
  393 Power to pass over adjoining lands View Judgements
  394 Power of receiver of wreck to suppress plunder and disorder by force View Judgements
  395 Procedure to be observed by persons finding wreck View Judgements
  396 Investigation of certain matters in respect of vessels wrecked View Judgements
  397 Notice to be given by receiver View Judgements
  398 Immediate sale of wreck by receiver in certain cases View Judgements
  399 Claims of owners to wreck View Judgements
  400 Prohibition of certain acts in respect of wreck View Judgements
  401 Search warrants where wreck is concealed View Judgements
  402 Salvage payable for saving life, cargo or wreck View Judgements
  403 Savings View Judgements
  404 Power to make rules respecting wreck and salvage View Judgements
  405 Application of Part View Judgements
  406 Indian ships and chartered ships to be licensed View Judgements
  407 Licensing of ships for coasting trade View Judgements
  408 Revocation or modification of licence View Judgements
  409 Licences to be surrendered when they ceased to be valid View Judgements
  410 No port clearance until licence is produced View Judgements
  411 Power to give directions View Judgements
  412 Power to fix shipping rates View Judgements
  413 Power to Director-General to call for information View Judgements
  414 Power to make rules View Judgements
  415 Application of Part View Judgements
  416 Decision of question whether a vessel is a sailing vessel View Judgements
  417 Certificate of registry View Judgements
  418 Particulars relating to sailing vessel to be painted View Judgements
  419 Change of name of sailing vessel View Judgements
  420 Prevention of overloading or overcrowding View Judgements
  421 Certificate of inspection View Judgements
  422 Cancellation, re-issue, etc., of certificate of inspection View Judgements
  423 Registry of alterations View Judgements
  424 Transfer of registry View Judgements
  425 Closure of registry View Judgements
  426 Restrictions on transfer of sailing vessels View Judgements
  427 Mortgages of sailing vessels View Judgements
  428 Fraudulent use of certificate of registry or certificate of inspection, etc., prohibited View Judgements
  429 Statement relating to crew of sailing vessel to be maintained View Judgements
  430 Inquiry into jettisoning of cargo View Judgements
  431 Non-Indian sailing vessels not to engage in coasting trade without permission View Judgements
  432 Detention of overloaded non-Indian sailing vessels View Judgements
  433 Power of courts to rescind contracts between owner and tindal View Judgements
  434 Application to sailing vessels of other provisions relating to ships View Judgements
  435 Power to make rules respecting sailing vessels View Judgements
  436 Penalties View Judgements
  437 Place of trial View Judgements
  438 Cognisance of offences View Judgements
  439 Jurisdiction of magistrates View Judgements
  440 Special provision regarding punishment View Judgements
  441 Offences by companies View Judgements
  442 Depositions to be received in evidence when witness cannot be produced View Judgements
  443 Power to detain foreign ship that has occasioned damage View Judgements
  444 Power to enforce detention of ship View Judgements
  445 Levy of wages, etc., by distress of movable property or ship View Judgements
  446 Notice to be given to consular representative of proceedings taken in respect of foreign ship View Judgements
  447 Application of fines View Judgements
  448 Service of documents View Judgements
  449 Power to appoint examiners and to make rules as to qualifications of ship surveyors View Judgements
  450 No person to practise as ship surveyor unless qualified View Judgements
  451 Power of ship surveyor to inspect ship View Judgements
  452 Inquiry into cause of death on board Indian ship View Judgements
  453 Certain persons deemed to be public servants View Judgements
  454 Powers of persons authorised to investigate, etc View Judgements
  455 Exemption of public ships, foreign and Indian View Judgements
  456 Power to exempt View Judgements
  457 General power to make rules View Judgements
  458 Provisions with respect to rules and regulations View Judgements
  459 Power to constitute committees to advise on rules, regulations and scales of fees View Judgements
  460 Protection of persons acting under Act View Judgements
  461 Repeals and savings View Judgements
  SCHEDULE I



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