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Report No. 151

Annexure V

Draft Admiralty Act of India, 1987

(Act...... of 1987)

An Act to amend the Law relating to Admiralty Jurisdiction, legal proceedings in connection with the ships and the arrest of ships and other property and for purposes connected therewith.

Be It Enacted By Parliament in the Thirty Eighth Year of the Republic of India as follows:

Chapter 1

Preliminary

1. Short title, commencement and application.-

(1) This Act may be called "The Admiralty Act of India, 1987".

(2) It shall come into force on such date as the Central Government may, by notification, in the Official Gazette, appoint.

(3) It applies to the Courts of Admiralty constituted by the Central Government from time to time under (the Admiralty Courts Act) this Act.



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