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Report No. 151

Annexure VII

Government of India

Ministry of Surface Transport

(Shipping Wing)

New Delhi, the 3rd December, 1986

No. SR-I0011/10/86-MA

To,

The Director General of Shipping,
'Jahaz Bhavan',
Walchand Hirachand Marg,
BOMBAY-400 001.

Subject: Review of the Maritime Law and Admiralty Jurisdiction Setting up of a Committee-Reg.

Sir,

In the light of the need expressed by the shipping industry in general, including snipping agents, seafarer's community, shippers etc., to make India's Maritime Law and Admiralty Jurisdiction up-to-date and more responsive to the needs of the industry and to make it more conducive to the efficient and speedy disposal of disputes, the undersigned is directed to say that Government have decided to set up a Committee for this purpose with the following composition:

1. Shri Parveen Singh,
Director-General of Shipping

Chairman

2. Shri K.C. Sidhwa,
Sr. Central Government Advocate,
Ministry of Law, Justice & Company Affairs,
Bombay.

Member

3. Dr. S.N. Sanklacha,
INSA, Bombay.

Member

4. Shri H.N. Fotedar,
Managing Director,
Indian Ports Association, New Delhi.

Member

5. Shri S. Venkateswaran,
Advocate,
High Court, Bombay.

Member

6. Dr. Leo Barnes,
General Secretary,
NUSI, Bombay.

Member

7. Shri B.S. Bhesania, Mulla & Mulla & Craigie,
Blunt & Caroe, Bombay.

Member

8. Shri C.M. Sherye Dy. Director-General of Shiping Bombay.

Member-Secretary

2. The terms of reference of the above Committee may be as follows:

(a) To study the various aspects concerning Admiralty Jurisdiction including the advances made in other countries and international conventions adopted on this Jurisdiction;

(b) To recommend what up-to-date consolidated Maritime Legislation could be introduced supported by a report explaining the statements, objects and reasons; and

(c) To make specific suggestions to establish separate Admiralty Jurisdiction/ Admiralty Courts/Tribunals for the purpose of more effectively dealing with Admiralty and Maritime Disputes.

3. The Committee may co-opt any persons or interests as necessary and meet or consult various interest/organisations for the purpose of finalising its work.

4. The above Committee will function in Bombay with immediate effect and shall submit its report to the Government within six months.

5. The expenses of non-official Members on travel and stay in connection with the meetings of the Committee will be met by their respective organisations. Similar expenses of official Members shall be met by their respective Departments.

6. Office of the Director General of Shipping shall provide the Secretarial assistance to the Committee.

Yours faithfully,
Sd./-
(D.O. Sood)
Under-Secretary to the Govt. of India.



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