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

230. Power to require delivery of expired or cancelled certificate of survey.-

Every certificate of survey granted under this Part which has expired, or has been cancelled or suspended, shall be delivered to such person as the Central Government may direct.



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 by nubia  |  driven by neosys