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Marine Insurance Act, 1963


25. What policy must specify

A marine policy must specify-

 

(1) the name of the assured, or of some person who effects the insurance on his behalf;

 

(2) the subject-matter insured and the risk insured against;

 

(3) the voyage, or period of time, or both, as the case may be, covered by the insurance;

 

(4) the sum or sums insured;

 

(5) the name or names of the insurer or insurers.



Marine Insurance Act, 1963 Back




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