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

Marine Insurance Act, 1963


9. Defensible or contingent interest

(1) A defensible interest is insurable, as also is a contingent interest.

 

(2) In particular, where the buyer of goods has insured them, he has an insurable interest, notwithstanding that he might, at his election, have rejected the goods, or have treated them as at the seller's risk, by reason of the latter's delay in making delivery or otherwise.



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