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

Marine Insurance Act, 1963


24. Contract must be embodied in policy

A contract of marine insurance shall not be admitted in evidence unless it is embodied in a marine policy in accordance with this Act. The policy may be executed and issued either at the time when the contract is concluded, or afterwards.



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