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Report No. 151

13. Maritime Lien.-

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

(a) Claims 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) Claims for loss of life or personal injury having a direct connection with the operation of the ship.

(e) Claims for contribution to general average.

(f) Claims 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 stand extinguished on the expiry of one year from the date on which the lien has attached to the ship or property:

Provided that the claim, if any, not barred by, limitation, may be enforced by an action in personam:

Provided further that the 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 ship or property for reasons beyond his control.



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