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Arbitration Act 1940

Section 25

Default of a Party

Unless otherwise agreed by the parties, where, without showing sufficient cause, -

(a) the claimant fails to communicate his statement of claim in accordance with sub-section (1) of section

23, the arbitral tribunal shall terminate the proceedings;

(b) the respondent fails to communicate his statement of defense in accordance with sub-section (1) of section 23, the arbitral tribunal shall continue the proceedings without treating that failure in itself as an admission of the allegations by the claimant.

(c) a party fails to appear at an oral hearing or to produce documentary evidence, the arbitral tribunal may continue the proceedings and make the arbitral award on the evidence before it.



Arbitration Act, 1940 Back




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