AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Rights of seamen in respect of wages

138. Right to wages and provisions.-

A seaman's right to wages and provisions shall be taken to being either at the time at which he commences work or at the time specified in the agreement for his commencement of work or presence on board, whichever first happens.



Merchant Shipping (Amendment) Act, 1986 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys