Section 42   [ View Judgements ]

NO IMPLIED WARRANTY THAT GOODS ARE SEAWORTHY


(1) In a policy on goods or other moveable 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,

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