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324. Certificate of Load Line Convention ships other than Indian ships to be produced to customs.-The master of every ship other than an Indian ship being a ship of one hundred and fifty tons gross or more carrying cargo or passengers, and belonging to a country to which the Load Line Convention applies, shall produce to the Customs Collector from whom a port clearance for the ship from any port of India is demanded-

(a) in a case where port clearance is demanded in respect of a voyage to a port outside India, a valid international load line certificate;

(b) in a case where port clearance is demanded in respect of any other voyage, either a valid international load line certificate or a valid Indian load line certificate; and the port clearance shall not be granted, and the ship may be detained, until the certificate required by this section is so produced.



Merchant Shipping (Amendment) Act, 1986 Back




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