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Subject: Insurance Results: 6

Development Of Laws Relating To Marine Insurance In India

Marine Insurance is not of recent origin. Its existence can be traced back to several centuries. Questions concerning it have naturally been coming u  ...Read More

By: Prashanti Upadhyay | 04/29/2016 | Insurance

Doctrine Of Proximate Cause-the Application Of Commonsense

This article analyses the application of doctrine of proximate cause to ascertain which of the successive causes is the cause to which the loss is to  ...Read More

By: Shambhavi . | 09/11/2013 | Insurance

Insure Policy Plus Services (p) Ltd. V. Life Insurance Corporation Of India: Can Life Insurance Policies Be Traded?

Beginning with an analysis of the 2007 Mumbai High Court ruling in Insure Policy Plus Services (P) Ltd. v. Life Insurance Corporation of India, this  ...Read More

By: Debosmita Nandy and Avisha Gupta | | Insurance

Liability And Compensation For Oil Pollution Damage: An Examination Of Imo Conventions

The universal regime addressing the issues of ship-source oil spill liability and compensation are primarily governed by International Maritime Organ  ...Read More

By: R. Bhanu Krishna Kiran | | Insurance

Patent Insurance: A Roadmap

A patent does not in any way prevent infringement. It merely grants a right to sue an infringer. Individuals and small and medium enterprises are oft  ...Read More

By: Rahul Sinha | | Insurance

Reforms In Insurance Sector: 49% Fdi Finally!!

The parliament on 12th March, 2015 gave green signal to The Insurance Laws (Amendment) Bill, 2015 which has been pending since 7 years.  ...Read More

By: Ayushi Pandey | 05/08/2015 | Insurance
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