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Part VII

Seamen and Apprentices

1[Classification of seamen, seafarer, maritime labour standards and prescription of minimum manning scale]

88. Power to classify seamen.-

The Central Government may make rules for the classification of seamen other than ship's officers into different categories and for the prescription of the minimum manning scale of seamen of such categories for ships; and different scales may be prescribed for different classes of ships.



Merchant Shipping (Amendment) Act, 1986 Back




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