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

Marine Insurance Act, 1963


42. No implied warranty that goods are seaworthy

(1) In a policy on goods or other movables there is no implied warranty that the goods or movables are seaworthy.

 

(2) In a voyage policy on goods or other movables there is an implied warranty that at the commencement of the voyage the ship is not only seaworthy as a ship, but also that she is reasonably fit to carry the goods or other movables to the destination contemplated by the policy.



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