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Report No. 151

9. Supplementary provisions.-

(1) The Admiralty Court shall have jurisdiction to entertain an action for wages notwithstanding anything contained in the Merchant Shipping Act, (Act 44 of 1958).

(2) Nothing in this Act shall,-

(a) be construed as limiting the jurisdiction of the Court to refuse to entertain an action for wages by the master or a member of the crew of a ship, not being an Indian Ship;

(b) affect the provisions of Part XIII of the Merchant Shipping Act, 1958 (Act 44 of 1958) (power of a receiver to wreck to detain a ship in respect of a salvage claim); or

(c) authorise proceedings in rem in respect of any claim against the State or the arrest, detention or sale of any ship belonging to any State.



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