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Report No. 62

10.40. Item 6.-

Item 6 relates to a person employed as the master or as a sea-man of certain ships. Broadly speaking, the ship must be propelled by power or must have the specified tonnage (minimum 25 tonnes net), or it must be a sea-going ship provided with sufficient area for navigation under sails alone. This item does not appear to require any change.

10.41. Item 7.-

Item 7 relates to persons employed for the purpose of specified operations connected with ships. In paragraph (a) the reference to the Indian Ports Act, 1908, might require to be added to, by mentioning the latest Central Act relating to certain major ports. The enumeration of various types of work is rather elaborate, but has the utility of precision and of avoiding doubts.



Workmens Compensation Act, 1923 Back




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