for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 16   [ View Judgements ]

Measures of control


(1) The Central Government shall appoint surveyors or authorise any person for the purpose of implementing the provisions of these rules and such surveyor or, as the case may be, the authorise person shall execute control in accordance with control procedures developed by the Organization.



(2) When a surveyor appointed or the person authorised by the Central Government has verified that an operation has been carried out in accordance with the requirements of the Manual, or has granted an exemption for a pre-wash, then, he shall make an appropriate entry in the Cargo Record Book.



(3) The master of a ship certified to carry noxious liquid substances in bulk shall ensure that the provisions of rule 13 and of this rule have been complied with and that the Cargo Record Book is completed in accordance with rule 15 whenever operations as referred to in that rule take place.



(4) A tank which has carried a Category X substance shall be pre-washed in accordance with clause (f) of rule 13 and appropriate entries of these operations, shall be made in the Cargo Record Book and endorsed by the surveyor or the person referred to in sub-rule (1).



(5) Where the Central Government is satisfied that it is impracticable to measure the concentration of the substance in the effluent without causing undue delay to the ship, it shall accept an alternative procedure referred to in sub-clause i(C) of clause (f) of rule 13 provided that the surveyor or the authorised person referred to in sub-rule (1) certifies in the Cargo Record Book that-



(a) the tank, its pump and piping systems have been, emptied; and



(b)the pre-wash has been carried out in accordance with the provisions of Schedule- IV; and



(c) the tank washing resulting from such pre-wash have been discharged to a reception facility and the tank is empty.



(6) At the request of the ship's master, the Central Government may exempt the ship from the requirements for a pre-wash referred to in the applicable provisions of rule 13, when one of the conditions of clause (d) of rule 13 is met.



(7) An exemption referred to in sub-rule (6) may only be granted by the Central Government to a ship engaged in voyages to ports or terminals under the jurisdiction of other State Parties and when such an exemption has been granted, the appropriate entry made in the Cargo Record Book shall be endorsed by the surveyor or the authorised person referred to in sub-rule (1).



(8) If the unloading is not carried out in accordance with the pumping conditions for the tank approved by the Central Governments and based on Schedule-III, alternative measures may be taken to the satisfaction of the surveyor or the authorised person referred to in sub-rule (1) to remove the cargo residues from the ship to quantities specified in rule 12 as applicable and appropriate entries shall be made in the Cargo Record Book.



(9) Control on operational requirements:- (1) During inspection of a foreign ship in Indian port under section 356G, the surveyor, or as the case may be, any other person authorised thereunder, has clear grounds to believe that the master or crew of that ship are not familiar with operational requirements and procedures relating to the prevention of pollution by noxious liquid substances, the Director-General or any officer authorised by him, shall, on the recommendation of the surveyor or the authorised person, take such steps as provided in section 356H.



(2) Nothing in this rule shall be construed to limit the rights and obligations of the Central Government carrying out control over operational requirements specifically provided for in the Convention.

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