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Report No. 248

72. Shipping Development Fund Committee (Abolition) Act, Act 66 of 1986

Category: Maritime Law; Shipping and Inland Navigation

Recommendation: Repeal

The purpose of this Act was to abolish the Shipping Development Fund Committee ('the Committee') and provide for the disposal of its funds, assets and liabilities. These have been achieved. Thus, there is nothing further to be done under the Act. Also, this Act has been recommended for repeal by the PC Jain Commission in its Appendix A-1 and the 159th Report of the Law Commission, 1998.



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