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Home / Bare Acts / Central Acts and Rules / Transport Laws / Merchant Shipping Act,1958 / Extension of Section 336 of the Act To Certain Ports And Appointment of certain officers as “Detaining office” Thereat

Extension of Section 336 of the Act To Certain Ports And Appointment of certain officers as “Detaining office” Thereat

Extension of Section 336 of the Act To Certain Ports And Appointment of certain officers as “Detaining office” Thereat

Published vide Notification Gazette of India, 1930, Part 1, P. 941, Deemed to be in force by virtue of Section 336 read with Section 461(3) of the Merchant Shipping Act, 1958 (44 of 1958). Reproduced here as amended from time to time.

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  1. No. 99-M.I. (2)/29 dated 23rd August, 1930. – In exercise of the powers conferred by sub-sections (1) and (2) of Section 332 of the Indian Merchant Shipping Act, 1923 (21 of 1923), and in supersession of all previous orders on the subject, the Governor General in Council is pleased to extend the said section to the ports specified in the first column of the annexed Schedule, and to appoint each of the officers specified in the second column thereof to be a “detaining officer” at the port specified in the corresponding entry in the first column thereof:-

Schedule

Ports Detaining Officers
Bombay …. …. …. The Principal Officer, Mercantile Marine Department, Bombay District, Bombay.
The Principal Engineer and Ship Surveyor, Bombay.
Calcutta …. …. …. The Principal Officer, Mercantile Marine
Department, Calcutta District, Calcutta.
The Principal Engineer and Ship Surveyor, Bombay.
Ballasore, Chandbali, Puri and Gopalpur …. …. …. The Port Officer, Orissa Ports.
Madras …. …. …. The Principal Officer, Mercantile Marine
Department, Madras District, Madras.
Vizagapatam …. …. The Ship Surveyor, Mercantile Marine Department, Vizagapatam.
Cocanada …. …. …. The Port Officer, Cocanada.
Masulipatam …. …. The Port Officer, Masulipatam.
Cuddalore …. …. …. The Port Officer, Cuddalore.
Negapatam …. …. The Port Officer, Negapatam.
Pamban …. …. …. The Port Officer, Negapatam.
Tuticorin …. …. …. The Port Officer, Tuticorin.
Cochin …. …. The Engineer adn Ship Surveyor Mercantile Marine
Department.
Calicut …. …. The Port Officer, Calicut.
Mangalore …. …. …. The Port Officer, Mangalore.
Tellicherry …. …. The Port Officer, Calicut.

 

[S.O. 2895, dated the 3rd October, 1963. ] – In exercise of the powers conferred by sub-Secs. (1) and (2) of Section 336 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby specially extends the said section to the Port of Bedi Bunder and appoints the Nautical Surveyor and the Engineer and Ship Surveyor, attached to the Mercantile Marine Department, Bedi Bunder, Jamnagar, as “detaining Officer” at that Port.

[Min. of Transport, No. F. 24-MA(7)./63.] [S.O. 3581, dated the 5th October, 1964.] – In exercise of the powers conferred by sub-section (1) of Section 336 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby specially extends the said section to the Port of Mormugoa and Panjim.

[Min. of Transport, No. F. 24-MA(7). /63.] [S.O. 3582 dated the 5th October, 1964. ] – In exercise of the powers conferred by sub-section (2) of Section 336 of the Merchant Shipping Act, 1958 (44 of 1958), the Central Government hereby appoints the Engineer and Ship Surveyor and the Nautical Surveyor attached to the Mercantile Marine Department, Marmugoa to be the detaining officer for the purposes of the said section to the Ports of Mormugoa and Panjim.

[Min. of Transport, No. F. 24-MA(7)./63.]

 

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