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Arbitration Act 1940

Section 55

Foreign Awards when Binding

Any foreign award which would be enforceable under this Chapter shall be treated as binding for all purposes on the persons as between whom it was made, and may accordingly be relied on by any of those persons by way of defense, set off or otherwise in any legal proceedings in India and any references in this Chapter to enforcing a foreign award shall be construed as including references to relaying on an award.



Arbitration Act, 1940 Back




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