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

Marine Insurance Act, 1963


13. Master's and seamen's wages

The master or any member of the crew of a ship has an insurable interest in respect of his wages



Marine Insurance Act, 1963 Back




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