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Report No. 151

Section IV

Chapter 7

Steps for Updating the Law

7.1. The discussion in the previous Chapters brings out the unsatisfactory state of the maritime law in this country. It has not only failed to keep pace with the political and constitutional changes in the country but also lagged far behind other maritime countries. Disputes in maritime matters being, more often than not, international in character, the state of the law at present is deplorable and even derogatory to the sovereign status of the country. These shortcomings and deficiencies were noticed by the Supreme Court1. The Supreme Court has, in the course of its judgment, exhaustively discussed several issues; we do not consider it necessary to deal with those issues again.

1. See M.V. Elizabeth v. Harwan Investment & Trading Agency Ltd., JT (1992) 2 SC 65.



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