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Arbitration and Conciliation Act, 1996


80. Role of conciliator in other proceedings.

Unless otherwise agreed by the parties,-

a.     the conciliator shall not act as an arbitrator or as a representative or counsel of a party in any arbitral or judicial proceeding in respect of a dispute that is the subject of the conciliation proceedings;

b.    the conciliator shall not be presented by the panics as a witness in any arbitral or judicial proceedings.



Arbitration and Conciliation Act, 1996 Back




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