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

344Q. International Ship Security Certificate.-

The Central Government or the designated authority or the authorised person, as the case may be, shall issue every Indian ship to which this Part applies, an International Ship Security Certificate or an Interim International Ship Security Certificate, as the case may be, in the form and manner as may be prescribed.



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 and driven by neosys