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Arbitration and Conciliation Act, 1996


Chapter III Composition of arbitral tribunal

10. Number of arbitrators.

1.     The parties are free to determine the number of arbitrators, provided that such number shall not be an even number.

2.     Failing the determination referred to in sub-section (1), the arbitral tribunal shall consist of a sole arbitrator.



Arbitration and Conciliation Act, 1996 Back




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