MARINE INSURANCE ACT, 1963


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 MARINE INSURANCE DEFINED View Judgements
  4 MIXED SEA AND LAND RISKS View Judgements
  5 LAWFUL MARINE ADVENTURE View Judgements
  6 AVOIDANCE OF WAGERING CONTRACTS View Judgements
  7 INSURABLE INTEREST DEFINED View Judgements
  8 WHEN INTEREST MUST ATTACH View Judgements
  9 DEFEASIBLE OR CONTINGENT, INTEREST View Judgements
  10 PARTIAL INTEREST View Judgements
  11 REINSURANCE View Judgements
  12 BOTTOMRY View Judgements
  13 MASTER'S AND SEAMEN'S WAGES View Judgements
  14 ADVANCE FREIGHT View Judgements
  15 CHARGES OF INSURANCE View Judgements
  16 QUANTUM OF INTEREST View Judgements
  17 ASSIGNMENT OF INTEREST View Judgements
  18 MEASURE OF INSURABLE VALUE View Judgements
  19 INSURANCE IS UBERRIMAE FIDEI View Judgements
  20 DISCLOSURE BYASSURED View Judgements
  21 DISCLOSURE BY AGENT EFFECTING INSURANCE View Judgements
  22 REPRESENTATIONS PENDING NEGOTIATION OF CONTRACT View Judgements
  23 WHEN CONTRACT IS DEEMED TO BE CONCLUDED View Judgements
  24 CONTRACT MUST BE EMBODIED IN POLICY View Judgements
  25 WHAT POLICY MUST SPECIFY View Judgements
  26 SIGNATURE OF INSURER View Judgements
  27 VOYAGE AND TIME POLICIES View Judgements
  28 DESIGNATION AND SUBJECT-MATTER View Judgements
  29 VALUED POLICY View Judgements
  30 UNVALUED POLICY View Judgements
  31 FLOATING POLICY BY SHIP OR SHIPS View Judgements
  32 CONSTRUCTION OF TERMS IN POLICY View Judgements
  33 PREMIUM TO BE ARRANGED View Judgements
  34 DOUBLE INSURANCE View Judgements
  35 NATURE OF WARRANTY View Judgements
  36 WHEN BREACH OF WARRANTY EXCUSED View Judgements
  37 EXPRESS WARRANTIES View Judgements
  38 WARRANTY OF NEUTRALITY View Judgements
  39 NO IMPLIED WARRANTY OF NATIONALITY View Judgements
  40 WARRANTY OF GOOD SAFETY View Judgements
  41 WARRANTY OF SEAWORTHINESS OF SHIP View Judgements
  42 NO IMPLIED WARRANTY THAT GOODS ARE SEAWORTHY View Judgements
  43 WARRANTY OF LEGALITY View Judgements
  44 IMPLIED CONDITIONS AS TO COMMENCEMENT OF RISK View Judgements
  45 ALTERATION OF PORT OF DEPARTURE View Judgements
  46 SAILING FOR DIFFERENT DESTINATION View Judgements
  47 CHANGE OF VOYAGE View Judgements
  48 DEVIATION View Judgements
  49 SEVERAL PORTS OF DISCHARGE View Judgements
  50 DELAY IN VOYAGE View Judgements
  51 EXCUSE FOR DEVIATION OR DELAY View Judgements
  52 WHEN AND HOW POLICY IS ASSIGNABLE View Judgements
  53 ASSURED WHO HAS NO INTEREST CANNOT ASSIGN View Judgements
  54 WHEN PREMIUM PAYABLE View Judgements
  55 INCLUDED AND EXCLUDED LOSSES View Judgements
  56 PARTIAL AND TOTAL LOSS View Judgements
  57 ACTUAL TOTAL LOSS View Judgements
  58 MISSING SHIP View Judgements
  59 EFFECT OF TRANSHIPMENT, ETC View Judgements
  60 CONSTRUCTIVE TOTAL LOSS DEFINED View Judgements
  61 EFFECT OF CONSTRUCTIVE TOTAL LOSS View Judgements
  62 NOTICE OF ABANDONMENT View Judgements
  63 EFFECT OF ABANDONMENT View Judgements
  64 PARTICULAR AVERAGE LOSS View Judgements
  65 SALVAGE CHARGES View Judgements
  66 GENERAL AVERAGE LOSS View Judgements
  67 EXTENT OF LIABILITY OF INSURER FOR LOSS View Judgements
  68 TOTAL LOSS View Judgements
  69 PARTIAL LOSS OF SHIP View Judgements
  70 PARTIAL LOSS OF FREIGHT View Judgements
  71 PARTIAL LOSS OF GOODS, MERCHANDISE, ETC View Judgements
  72 APPORTIONMENT OF VALUATION View Judgements
  73 GENERAL AVERAGE CONTRIBUTIONS AND SALVAGE CHARGES View Judgements
  74 LIABILITIES TO THIRD PARTIES View Judgements
  75 GENERAL PROVISIONS AS TO MEASURE OF INDEMNITY View Judgements
  76 PARTICULAR AVERAGE WARRANTIES View Judgements
  77 SUCCESSIVE LOSSES View Judgements
  78 SUING AND LABOURING CLAUSE View Judgements
  79 RIGHT OF SUBROGATION View Judgements
  80 RIGHT OF CONTRIBUTION View Judgements
  81 EFFECT OF UNDER INSURANCE View Judgements
  82 ENFORCEMENT OF RETURN View Judgements
  83 RETURN BY AGREEMENT View Judgements
  84 RETURN FOR FAILURE OF CONSIDERATION View Judgements
  85 RATIFICATION BY ASSURED View Judgements
  86 IMPLIED OBLIGATION VARIED BY AGREEMENT OR USAGE View Judgements
  87 REASONABLE TIME, ETC., A QUESTION OF FACT View Judgements
  88 COVERING NOTE AS EVIDENCE View Judgements
  89 POWER TO APPLY ACT WITH MODIFICATIONS ETC., IN CERTAIN CASES View Judgements
  90 CERTAIN PROVISIONS TO OVERRIDE TRANSFER OF PROPERTY ACT, 1882 View Judgements
  91 SAVINGS View Judgements
  92 REPEALS View Judgements



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