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25. Certificates to be held by master and engineer of vessel of one hundred or more horsepower.-

An inland 1[mechanically propelled vessel] having engines of 6[one hundred] or more nominal nominal horse-power shall not proceed on any voyage unless she has-

(a) as her master a person possessing a first-class master's certificate granted under this Act, or a master's 7[certificate granted or deemed to be granted under the Merchant Shipping Act, 1958 (44 of 1958)] 8[or a master's licence granted under section 22A and applicable to such vessel and voyage], and

(b) as her engineer a person possessing an engineer's certificate granted under this Act, or granted or deemed to be granted under the Merchant Shipping Act, 1958 (44 of 1958)] 9[or an an engine-driver's licence granted under section 22A and applicable to such vessel and voyage].



Inland Vessels Act, 1917 Back




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