AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

3[19S. Certain certificates issued under Merchant Shipping Act to be valid under this Act.-

Every certificate of registry and every certificate of survey issued in respect of a mechanically propelled vessel under the Merchant Shipping Act, 1958 (44 of 1958), shall be valid and effective as a certificate of registration or certificate of survey, as the case may be, issued under this Act and the relevant provisions of this Act shall apply in relation to such vessel as they apply to an inland mechanically propelled vessel registered under this Act.]



Inland Vessels Act, 1917 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys