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Report No. 151

2. Definitions.-

In this Act, unless the context otherwise requires:

(a) "Admiralty Court" means a Court constituted as an Admiralty Court, or any other High Court in India which has been vested with Admiralty Jurisdiction;

(b) "Ship" includes any vessel made for the conveyance (mainly by Water) of human being or of property but excludes sailing vessels and any class of vessels as may be notified by the Central Government by notification in the Official Gazette.



Admiralty Jurisdiction Back




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