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Home / Bare Acts / Central Acts and Rules / Transport Laws / Merchant Shipping Act,1958 / Directing that certain provisions of the act shall apply to sailing vessels subject to certain conditions

Directing that certain provisions of the act shall apply to sailing vessels subject to certain conditions

Directing that certain provisions of the act shall apply to sailing vessels subject to certain conditions

Published vide Notification S.O. 3140, dated 17th December, 1960.

Act2334

  1. S.O.3140, dated 17th December, 1960.– In exercise of the powers conferred by Section 434 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby directs that with effect from the 1st January 1961 the provisions of the said Act specified in the first column of the annexed Schedule which do not expressly apply to sailing vessels shall also apply to sailing vessels subject to the conditions specified in the second column of the said Schedule-

Schedule

Section of the Act Conditions
1 2
45
46
63
64
65
66
67
68
69
71
109
161
163
167
357 to
362
364 to
369
382
388
389
444
445
448
452
(1) In all the sections, references to ‘ship’, ‘master’ and ‘seaman’ shall be construed as references to ‘sailing vessel’ ‘tindal’ and member of the crew of a sailing vessel’ respectively.
(2) In section 452 the reference to Official Log Book shall be construed as reference to ‘Statement of Crew’.

 

[Min. of Transport and Communications. No. 30 ML(9)/60.] [Gazette of India, 1960 Part II, Section 3(ii), p. 3771]

S.O.3141, dated 17th December, 1960. – In exercise of the powers conferred by Section 434 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby directs that with effect from the 1st January 1961 the provisions of Sections 23 and 24 of the said Act which do not expressly apply to sailing vessels shall also apply to sailing vessels subject to the modification that reference to ship or ships in the said section shall be construed as reference to sailing vessel or sailing vessels.

[Min. of Transport and Communications. No. 3C ML(35)/60.] [Gazette of India, 1960, Part II, Section 3(ii), p. 3771.]

S.O. 1621, dated 23rd May, 1966. – In exercise of the powers conferred by Section 434 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby directs that with effect from the 1st June 1966 the provisions of the said Act specified in column 1 of the Schedule below, which do not expressly apply to sailing vessels shall also apply to sailing vessels subject to the conditions and modifications specified in column 2 of the said Schedule, namely:-

Schedule

Section of the Act Conditions and modifications
3(9), (10), (24),
(33) & (36), 110
(1), (2) & (3).
162 (1) and (3).
165
166
290
334
336
337
338
339
340
341
342
343 (3)
383
384
385
386
443
446
(1) In all the sections, references to ‘ship’, ‘master’ and ‘seaman’ shall be construed as references to sailing vessel’ tindal’ and member of the crew of a sailing vessel’ respectively.
(2) In clause (9) of Sec. 3, the words engaged under this Act’ shall be omitted.
(3) In sub-clause (b) of clause (36) of Sec. 3, the words discharge from his ship by a Marine Board shall be omitted.

 

[Min. of Transport and Aviation. No. 30- MD(2)/66.] [Gazette of India, 1966, Part II, Section 3(ii), p. 1493.]

 

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