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

Report No. 151

8. Vesting of right on sale of ship.-

On a sale of a ship by an Admiralty Court, the ship shall vest in the purchaser free from all encumbrances including mortgages, charges, Hypothecation and maritime liens.



Admiralty Jurisdiction Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys