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349. Collision to be entered in official log.-

In every case of collision in which it is practicable so to do, the master of every ship concerned shall, immediately after the occurrence, cause a statement thereof and of the circumstances under which the same occurred to be entered in the official log book, if any, and the entry shall be signed by the master and also by the mate or one of the crew.



Merchant Shipping (Amendment) Act, 1986 Back




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