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Report No. 151

5.12. Employment, Welfare and Status of Seamen.-

The International Labour Organisation established by the Peace Treaty of 1919 with the sole object of serving International peace through the establishment of social justice, is one of the very few international organisations which have survived the Second World War. An agreement bringing the Organisation into relationship with the United Nations and defining its status as a specialised agency of the U.N. came into force upon its approval by the U.N. General Assembly on December 14, 1946. The Maritime Conventions and Recommendations of the International Labour Organisations are included within the following broad categories:

1. Employment of Seamen:

(a) Entry of employment;

(b) Conditions of employment;

2. Certificates of qualification;

3. Wages, hours of work and manning;

4. Social security;

5. Welfare of Seafarers on board ships and ports;

6. Miscellaneous.



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