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Report No. 151

10. Maritime Liens.-

(1) Maritime lien shall attach to a ship or a property in the following instances of claim and the date of such accrual of maritime lien shall be date of which the operations giving rise to the said claims were performed:

(a) Claim for salvage of life, ship or property,

(b) Wages and other sums due to the Master or the members of the crew of the ship in respect of their employment on the ship,

(c) Port and canal and other waterway dues and pilotage dues,

(d) Loss of life or personal injury in direct connection with the operation of the ship,

(e) Claim for contribution of general average, and

(f) Claim based on tort arising out of physical loss or damage caused by the operation of the ship other than the loss or damage to cargo, containers and passengers' effects carried on the ship.

(2) A maritime lien shall be extinguished on the expiry of one year from the date on which the lien has been attached to the property, provided that the claim, if any, not barred by the law of limitation, may be enforced by an action in personam. This period of one year shall be extended further if the claimant of lien is unable to commence an action to enforce the lien against the vessel for reasons beyond his control.



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