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Report No. 151

Annexure II

(The) Admiralty Jurisdiction (India) Act, 1860

(23 & 24 Vict., C. 88)

An Act to extend certain provisions for Admiralty Jurisdiction in the Colonies in Her Majesty's Territories in India.

(13th August, 1860)

(Preamble reciting 12 and 13 Vict., C. 96, s. 5; and enacting words were repealed by 55 and 56 Vict., C. 19)

1. Applicability of principal Act to British India and British Burma.-

The Admiralty Offences (Colonial) Act, 1849 shall apply to British India and British Burma as it applies to colonies.

(a) Substituted by A.A.P.O. 1937



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