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29. Power for State Government to make rules as to grant of certificates of competency.-

(1) The State Government may make rules to regulate the granting of certificates of competency under this Chapter.

(2) In particular and without prejudice to the generality of the foregoing power, such rules may prescribe-

(a) the times and places of holding and the mode of conducting examination of persons desirous of obtaining certificates of competency;

(b) the qualifications to be required of persons desirous of obtaining such certificates;

(c) the examination fees to be paid by such persons; and

(d) the forms in which such certificates are to be framed, and the authority by whom, and the manner in which, copies are to, be kept and recorded under section 23.



Inland Vessels Act, 1917 Back




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