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The Inland Vessels Act, 2021

95. Power of State Government to make rules to regulate non-mechanically propelled inland vessels.-

(1) The State Government may, by rules made in this behalf, specify the measures to regulate non-mechanically propelled inland vessels.

(2) For the purposes of sub-section (1), the State Government may make rules for the following, namely:-

(a) for prevention and minimising pollution caused by the non-mechanically propelled inland vessels;

(b) for removal of obstructions to safe navigation;

(c) measures that may be adopted to avert accidents and casualty; and

(d) any other measure which the State Government may deem fit in implementing the provisions of this Chapter.



Inland Vessels Act, 2021 Back




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