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Report No. 151

11. Exception of Channel Island and other possession.-

(1) the provisions of this Act with respect to Colonial Courts of Admiralty shall not apply to the Channel Island.

(2) It shall be lawful for the Queen in Council by order to declare, with respect to any British legislature, that the jurisdiction conferred by this Act on Colonial Courts of Admiralty shall not be vested in any court of such possession or shall be vested only to the partial or limited extent specified in the Order.



Admiralty Jurisdiction Back




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