AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Arbitration and Conciliation Act, 1996


21. Commencement of arbitral proceedings.

Unless otherwise agreed by the parties, the arbitral proceedings in respect of a particular dispute commence on the date on which a request for that dispute to be referred to arbitration is received by the respondent.



Arbitration and Conciliation Act, 1996 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys