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1[354A. Communication of intelligence regarding dangers to navigation.-

(1) Where an authority prescribed under section 354 receives intelligence from any source of any danger to navigation mentioned in that section, that authority shall, as soon as possible, communicate such intelligence to such ships and authorities as he may deem proper.

(2) The intelligence shall be communicated in such manner and subject to such terms and conditions as may be prescribed: Provided that no fees shall be levied for communicating any intelligence under this section to a ship.]



Merchant Shipping (Amendment) Act, 1986 Back




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