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Report No. 151

17. Abolition of Vice-Admiralty Courts.-

On the commencement of the Act in any British possession, but subject to the provisions of this Act, every Vice-Admiralty Court in that possession shall be abolished; subject to as follows:

(1) All judgments of such Vice-Admiralty Court shall be executed and may be appealed from in like manner as if this Act had not passed, and all appeals from any Vice-Admiralty Court pending at the commencement of this Act shall be heard and determined, and the judgment thereon executed as nearly as may be in the like manner as if this Act had not passed;

(2) All proceedings pending in the Vice-Admiralty Court in any British possession at the commencement of this Act shall, notwithstanding the repeal of any enactment by this Act, be continued in a Colonial Court of Admiralty of the possession in manner directed by rules of Court, and, so far as no such rule extends, in like manner, as nearly as may be, as if they had been originally begun in such court;

(3) Where any person holding an office, whether that of judge, registrar, or marshal, or any other office in any such Vice-Admiralty Court in a British possession, suffers any pecuniary loss in consequence of the abolition of such court, the Government of the British possession on complain of such person, shall provide that such person shall receive reasonable compensation (by way of an increase of salary or a capital sum, or otherwise) in respect of his loss, subject nevertheless to the performance, if required by the said Government, of the like duties as before such abolition;

(4) All books, papers, documents, office furniture, and other things at the commencement of this Act belonging or appertaining to any Vice-Admiralty Court, shall be delivered over to the proper office of the Colonial Court of Admiralty or be otherwise dealt with in such manner as subject to any directions from Her Majesty, the Governor may direct;

(5) Where, at the commencement of this Act in a British possession, any person holds a Commission to act as advocate in any Vice-Admiralty Court abolished by this Act, either for Her Majesty or for the Admiralty, such Commission shall be of the same avail in every court of the same British possession exercising jurisdiction under this Act as if, such court were the court mentioned or referred to in such Commission.



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