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Arbitration


Interim Orders by Court
A party may, before or during arbitral proceedings or at any time after the making of the arbitral award but before its enforcement, apply to the court for any of the following matters-

  1. appointment of guardian for a minor or a person of unsound mind for the purposes of arbitral proceedings;

  2. preservation, interim custody or sale of any goods which are the subject matter of the arbitration agreement;

  3. securing the amount in dispute in the arbitration;

  4. detention, preservation or inspection of any property or thing which is the subject matter of the dispute, or to authorize for any of the aforesaid purposes any person to enter upon any land or building in the possession of any party, or authorizing any samples to be taken or any observation to be made, or experiment to be tried, which may be necessary or expedient for obtaining full information or evidence;

  5. interim injunction or the appointment of a receiver; or

  6. such other interim measure of protection as may appear to the court to be just and convenient.

A court has jurisdiction to pass interim orders even before arbitral proceedings commence and before an arbitrator is appointed.



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