for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

GOODS INSURABLE UNDER THIS ACT


(1) Subject to the provisions of this section, the following goods shall in relation to any person carrying on business in India as a seller or supplier of goods of any description, be deemed to be goods insurable under this Act, that is to say, all goods situated in India or, consigned from one place in India to another place in India and in transit, being either-

(i) goods of that description, or

(ii) goods used as material from which goods of that description are produced or as ingredients or component parts of goods of that description: Provided that no goods shall be deemed to be insurable under this Act- (a) in relation to any person, being the owner of the goods, who carries on business as a seller of goods, unless they are owned by him with a view to being sold or to being used as material for the production of goods to be sold, or as ingredients or component parts of goods to be sold. (b) in relation

to any person, being the owner of the goods, who carries on business as a supplier of goods, unless they are owned by him with a view to being supplied for the purpose of. or in pursuance of, a contract. made by him for worth. labour and materials or to being used as material for the production of goods to be supplied as aforesaid, or as ingredients or component part of goods to be supplied; (c) in respect of a period in relation to any person carrying on business in India as a seller or supplier of goods of any description, if

such goods are, before payment has been made of the premium under this Act for that period, in the custody, control or possession of the enemy.

(2) The Central Government may by notification in the Official Gazette, direct that goods of any description specified in the notification shall, notwithstanding anything contained in this section be deemed not to be goods insurable under this Act and a copy of such notification shall be laid after it is made. on the Table of each House of Parliament when such House is in session for a period of thirty days or for the duration of the session in which it is laid whichever period is less.

(3) Nothing in sub-section (1) shall apply in relation to goods which are owned by Government or in respects of which the Government is the seller or supplier.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon