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453. Certain persons deemed to be public servants.-

The following persons shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860), namely:-

(a) every surveyor;

(b) every judge, assessor or other person acting under Part XII;

(c) every person appointed under this Act to report information as to shipping casualties;

(d) every person authorised under this Act to make any investigation or inquiry under Part X and all persons whom he calls to his aid;

(e) every person directed to make an investigation into an explosion or fire on a ship under section 388;

(f) every other officer or person appointed under this Act to perform any functions thereunder.



Merchant Shipping (Amendment) Act, 1986 Back




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