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Report No. 151

26. Registrar may administer oaths.-

The registrar of the said Court of Admiralty shall have power to administer oaths in relation to any cause or matter depending in the said Court.

28. Qualification of Examiners.-

Any advocate, barrister-at-law, proctor, attorney, or solicitor may be appointed an examiner of the High Court of Admiralty.



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