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Report No. 151

5.14. Law of the Sea.-

Until 1958 when the Geneva Conventions on the Law of the Sea were signed it was left to the customary principles of international law to regulate this important sphere of inter-state relationship. In fact, the influence of customary law of the sea in furnishing the basis of the Geneva Conventions has been acknowledged in the preamble of the Convention of the High Seas, which States that the provisions incorporated in the convention are "generally declaratory of established principles of international law."

However, it could still be said that in certain respects the task of codification of the law of the territorial sea has still not been accomplished1. To prevent the pollution of the sea by oil discharge from ships an International Convention was drafted in London in 1954 and it has since been revised to make it more acceptable to maritime states. Certain states have implemented the Convention by municipal legislation.

1. Satish Cahndra The U.N. Chronology of the "Law of the Sea", Civil and Military Journal, Vol. 20 (3-4), 1984, p. 159



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