for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Obligation to prevent pollution of sea by noxious liquid substances


(1) Unless otherwise expressly provided, all ships certified to carry Noxious Liquid Substances in Bulk shall be under obligation to prevent pollution of sea by noxious liquid substances and for that purpose comply with the provisions of these rules.



(2) Where a cargo subject to the provisions of the Merchant Shipping (Prevention of Pollution by Oil from Ships) Rules, 2009is carried in a cargo space of an NLS tanker, the requirements provided under the said Merchant Shipping (Prevention of Pollution by Oil from Ships) Rules shall also apply.

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