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Marine Insurance Act, 1963


36. When breach of warranty excused

(1) Non- compliance with a warranty is excused when by reason of a change of circumstances, the warranty ceases to be applicable to the circumstances of the contract, or when compliance with the warranty is rendered unlawful by any subsequent law.

 

(2) Where a warranty is broken, the assured cannot avail himself of the defense that the breach has been remedied, and the warranty complied with, before loss.

 

(3) A breach of warranty may be waived by the insurer.



Marine Insurance Act, 1963 Back




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