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Report No. 151

14. Procedure in respect of foreign ships.-

(1) In all actions under this Act, the nationality of the ship proceeded against shall be stated in the plaint, and if the ship is a foreign ship, notice or institution of the suit shall be given to the Consul of the State to which the ship belongs if there be one resident in a city where the Court is situated.

(2) A statement of service of such notice or a statement that there is no such Consul present in the City, shall be made in the affidavit in support of any application for arrest of the ship.

(3) If a notice is served on the Consul, a copy of the said notice shall be annexed to the affidavit.



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