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Report No. 151

17. Reference to Arbitration.-

Notwithstanding anything contained in the provisions of any other law, it shall be open to the Court in admiralty proceedings to refer, with the written consent of all concerned parties, the entire dispute before it or such questions of law or fact raised thereby as the court may consider necessary, to arbitration and dispose of the dispute or the questions, as the case may be, in conformity with the award as upheld or modified by the court.



Admiralty Jurisdiction Back




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