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351. Notice of loss of Indian ship to be given to Central Government.-

If the owner or agent of any Indian ship has reason, owing to the non-appearance of the ship or to any other circumstance, to apprehend that the ship has been wholly lost, he shall, as soon as conveniently may be, send to the Central Government notice in writing of loss and of the probable cause thereof stating the name of the ship, her official number, if any, and her port of registry.



Merchant Shipping (Amendment) Act, 1986 Back




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