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Report No. 151

2. Definition.-

In this Act, unless the context otherwise requires:

(a) "Charge" means any charge with the exception of light dues, local light dues and any other charges in respect of lighthouses, buoy or beacons and of charges in respect of pilot age;

(b) "Collision regulations" means rules and regulations made under the Merchant Shipping Act (44 of 1958) or any rules, bye-laws and regulations made under the Indian Ports Act (15 of 1908) or the Major Port Trusts Act (38 of 1963);

(c) "Court" means the High Court or other court in seisin of admiralty proceedings under section 3 or section 4;

(d) "goods" include baggage;

(e) "inland waters" includes (i) all waters that are in fact navigable, irrespective of whether they are affected by tides or are land-locked or open or contain salt or fresh waters and (ii) also any part of the sea adjacent to the coast of India certified by a Secretary to the Government of India to be designated in this behalf to be waters falling by international law to be treated as within the territorial sovereignty of India apart from the operation of that law in relation to "territorial waters";

(f) "maritime lien" means the maritime lien specified in section 13;

(g) "master" has the same meaning as in the Merchant Shipping Act (44 of 1958) and includes every person (except a sailor) having command or charge of a ship;

(h) "port" means any port, harbour, river, estuary, haven, dock, canal, or other place so long as a person or body of persons is empowered by or under an Act to make charges in respect of ships entering it or using the facilities therein; and

"limits of a port" means the limits thereof as fixed by or under the Indian Ports Act (15 of 1908) or the Major Port Trusts Act (Act 38 of 1963);

(i) "ship" includes any vessel for the conveyance (mainly by water) of human beings or property but excludes hovercraft and any other class of vessels as may be notified by the Central Government in this behalf in the official gazette;

(j) "towage" and "pilotage" in relation to an aircraft mean towage and pilotage while the aircraft is water-borne.



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