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

320. Insertion of particulars as to load lines in agreements with crew.-

(1) Before an agreement with the crew of any ship in respect of which a load line certificate is in force, is signed by any member, of the crew, the master of the ship shall insert in the agreement the particulars as to the position of the deck line and load lines specified in the certificate.

(2) In the case of a ship required by this Act to engage its crew before a shipping master, the shipping master shall not proceed with the engagement of the crew until-

(a) there is produced to him a load line certificate for the time being in force in respect of the ship; and

(b) he is satisfied that the particulars required by this section have been inserted in the agreement with the crew.



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