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31. Entry of particulars in register book.-

As soon as the requirements of this Act preliminary to registry have been complied with the registrar shall enter in the register book the following particulars in respect of the ship:-

(a) the name of the ship and the name of the port to which she belongs;

3[(aa) the ship identification number;]

(b) the details contained in the surveyor's certificate;

(c) the particulars respecting her origin stated in the declaration of ownership; and

(d) the name and description of her registered owner or owners, and, if there are more owners than one, the number of shares owned by each of them.



Merchant Shipping (Amendment) Act, 1986 Back




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