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1[99A. Prohibition of engagement of seafarer without seafarer's identity document.-

(1) No person shall engage or carry to sea any seafarer in any ship, unless the seafarer is in possession of seafarer's identity document.

(2) The seafarer's identity document under sub-section (1) shall be issued in such form and manner and on payment of such fees as may be prescribed.

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Merchant Shipping (Amendment) Act, 1986 Back




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