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Arbitration Act 1940

Section 77

Resort to Arbitral or Judicial Proceedings

The parties shall not initiate, during the conciliation proceedings, any arbitral or judicial proceedings in respect of a dispute that is the subject-matter of the conciliation proceedings except that a party may initiate arbitral or judicial proceedings where, in his opinion, such proceedings are necessary for preserving his rights.



Arbitration Act, 1940 Back




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