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The Coasting-Vessels Act, 1838

6. Officers to perform duty of marking and branding.-

1*** The duty of marking or branding and of ascertaining the burthen of such vessels employed as aforesaid, fishing-vessels and harbour-craft, at Bombay, shall be performed by the 2[Principal Officer, Mercantile Marine Department]; and at all other places 3***the duty of marking or branding and of ascertaining the burthen of such vessels employed as aforesaid, fishing-vessels and harbour-craft shall be performed by the Collector of Sea-customs at such places respectively, or by such other persons as shall be appointed by the 4Central Government] to act at such places respectively, in the execution of this Act.

2. Subs. by A.O. 1950 (as amended by C. O. 29, dated 4-4-1951), for "Master-Attendent" (w.e.f. 26-1-1952).

3. The words "within the State of Bombay" omitted by Act 22 of 1952, s. 7.

4. Subs. by the A. O. 1937, for "Government of Bombay".



Coasting Vessels Act, 1838 Back




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