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146. Restrictions on suits for wages.-

A proceeding for the recovery of wages due to a seaman or apprentice shall not be instituted by or on behalf of any seaman or apprentice in any civil court except where-

(a) the owner of the ship has been declared insolvent;

(b) the ship is under arrest or sold by the authority of any Court;

(c) 1[a Judicial Magistrate of the first class or a Metropolitan Magistrate as the case may be,] refers a claim to the Court.



Merchant Shipping (Amendment) Act, 1986 Back




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