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Report No. 151

5.13. Unification of private Maritime Law.-

The Government of Belgium convened as a host country a number of sessions of the Diplomatic Conference on Maritime Law and these Conferences produced diverse International Conventions including those with respect to collisions, salvage at sea, limitation of liability of owners of sea-going vessels, stowaways, carriage of goods and passengers by sea, liability of operators of nuclear ships and maritime liens and mortgages.

A passing reference may be made to the Oxford Conference of 1932 which adopted the Rules known as "Warsaw-Oxford Rules", these being intended to offer to those interested in the sale and purchase of goods on specific terms but have no standard form of contract or general conditions available or means of voluntarily and readily adopting in their specific contracts a set of uniform rules.



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