for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Equivalents


(1) The Central Government may allow any fitting, material, appliance or apparatus to be fitted in a ship as an alternative to that required by these rules if such fitting, material, appliance or apparatus is at least as effective as that required by these rules:



Provided that this authority of the Central Government shall not extend to the substitution of operational methods to effect the control of discharge of Noxious Liquid Substances as equivalent to those design and construction features which are prescribed by these rules.



(2) Where the Central Government allows a fitting, material, appliance or apparatus as an alternative under sub-rule (1), it shall communicate to the Organization particulars thereof, for circulation to the State Parties, for their information and appropriate action, if any.



(3) Notwithstanding the provisions of sub-rules (1) and (2), the construction and equipment of liquefied gas carriers certified to carry Noxious Liquid Substances listed in the applicable Gas Carrier Code, shall be deemed to be equivalent to the construction and equipment requirements under rules 11 and 12 , provided that the gas carrier meets all of the following conditions, namely:-



(a) hold a Certificate of Fitness in accordance with the appropriate Gas Carrier Code for ships certified to carry liquefied gases in bulk;



(b) hold an International Pollution Prevention Certificate for the Carriage of Noxious Liquid Substances in Bulk, in which it is certified that the gas carrier may carry only those Noxious Liquid Substances identified and listed in the appropriate Gas Carrier Code;



(c) be provided with segregated ballast arrangements;



(d) be provided with pumping and piping arrangements, which, to the satisfaction of the Central Government, ensure that the quantity of cargo residue remaining in the tank and its associated piping after unloading does not exceed the applicable quantity of residue as required by sub-rules (1), (2), (3) of rule 12; and



(e) be provided with a Manual, approved by the Central Government or by a certifying authority duly authorized, ensuring that no operational mixing of cargo residues and water shall occur and that no cargo residues shall remain in the tank after applying the ventilation procedures prescribed in the Manual.

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