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

Arbitration and Conciliation Act, 1996


Part III Conciliation

61. Application and scope.

1.     Save as otherwise provided by any law for the time being in force and unless the parties have otherwise agreed, this Part shall apply to conciliation of disputes arising out of legal relationship, whether contractual or not and to all proceedings relating thereto.

2.     This Part shall not apply where by virtue of any law for the time being in force certain disputes may not be submitted to conciliation.



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