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56. Penalty for neglect to affix certificate of survey in inland mechanically propelled. vessel.-

If the certificate of survey is not kept affixed in an inland 1[mechanically propelled vessel] as required by section. 10, 3[or if the registration mark is not displayed as required by section 19H], the owner and the master of the 1[mechanically propelled vessel] shall each be punishable with fine which may extend to one hundred rupees.



Inland Vessels Act, 1917 Back




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