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The Inland Vessels Act, 2021

Chapter X

Wreck and Salvage

57. Prohibition against intentionally causing wreck.-

The owner, operator, master or person in-charge of a vessel plying in inland waters shall not intentionally abandon, desert, dump, throw overboard or jettison the vessel or property or parts or cargo, so as to cause wreck.



Inland Vessels Act, 2021 Back




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