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Report No. 151

6.3. Conventions under consideration.-

At present India is considering proposals for ratification of six IMO Instruments. The present status of consideration of the Convention is given below:-

Convention

Present Status of Consideration

1.

International Convention on Search and Rescue, 1970 and adoption of Global Maritime Distress and Safety Systems. A draft Note seeking concurrence of various concerned departments was circulated on 8-8-91. While the comments of most of them have already been obtained, those of the Departments of Legal Affairs are still awaited. The matter is being pursued.

2 & 3.

Convention for Suppression of Unlawful Acts against Safety Maritime Navigation, 1988 and Protocol for Suppression of Unlawful Acts against the Safety Fixed Platforms located on Continental Shelf, 1988. Preliminary views of the Ministry of Law. Ministry of External Affairs and Ministry of Home Affairs; have been obtained, Director General of of Shipping is examining the suggestions received from the above Ministries.

4.

International Convention on Salvage, 1989. While the concurrence of most of the concerned departments on the proposed ratification of the Convention has been obtained, concurrence of the Deptt. of Legal Affairs is awaited.

5.

Convention on the Prevention of Marine Pollution by Dumping of Wastes and other Matters, 1972. Director General, Shipping has been requested to examine the present stage of studies made in the IMO to consider the desirability in view of the Provisions of the Brussels Convention.

6.

International Convention on Intervention in High Seas in cases of Oil Pollution Casualties, 1969. While concurrence of most of the Departments on the proposed ratification has been obtained the concurrence of Deptt. of Legal Affairs and the Deptt. of Ocean Development is still awaited. The matter is being pursued.

7.

International Convention on Oil Pollution Preparedness, Response and Co-operation, 1990. Director General, Shipping is in the process of examining the financial a and legal/legislative implications of the Convention.


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