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379. Effect of cancellation or suspension of certificate.-

The cancellation or suspension of a certificate by the Central Government or by a court or the suspension of a certificate by a Marine Board, shall-

(a) if the certificate was issued under this Act, be effective everywhere and in respect of all ships; and

(b) if the certificate was issued outside India, be effective-

(i) within India and the territorial waters of India, in respect of all ships; and

(ii) outside India, in respect of Indian ships only.



Merchant Shipping (Amendment) Act, 1986 Back




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