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6. Fees in respect of surveys.-

Before a survey is commenced, the owner or master of the 1[mechanically propelled vessel] to be surveyed shall pay to such officer as the State Government may, by notification in the Official Gazette, appoint in this behalf -

(a) a fee calculated on the tonnage of the 1[mechanically propelled vessel] according to the rates mentioned in Schedule I, or according to any other prescribed rates; and

(b) when the survey is to be made in any place of survey other than Calcutta, Madras 2[or Bombay], such additional fee in respect of the expense (if any) of the journey of the surveyor to the place as the State Government may by such notification direct.



Inland Vessels Act, 1917 Back




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