AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 62

1B.9. English Act of 1925.-

These decisions were rendered under the English Act of 1906, but are valid for the later Act also. In England, the Act of 1925 applied to members of thd crew of any ship registered in the United Kingdom or of any other British ship or vessel of which the owner or (if there is more than one owner) the managing owner, or manager, resides or has his principal place of business in the United Kingdom1. This is the only limited situation in which the English Act had extra-territorial operation.

1. Section 35, etc. (English) Act of 1925, corresponding to section 7 of the Act of 1906.

Present position-under the Indian Act



Workmens Compensation Act, 1923 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys