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Report No. 76

4.8. English law.-

The corresponding provision in the English Act of 1950 is different, because section 21(1) of that Act provides that an arbitrator or umpire may, and shall, if so directed by the High Court, state such question of law etc.1 This difference between the two Acts has been noticed more than once in judicial decisions.2-4

1. See para. 4.9, supra.

2. Union of India v. Din Dayal, AIR 1952 Punj 368 (371), para. 10 (Kapur, J.).

3. Adamji Lukmanji v. Lohis Dreyfus, AIR 1925 Sind 82 (85) (Lobo, A.J.C.).

4. Bombay Fire Insurance Co. v. Ahmed Bhai, ILR 34 Bom 1 (Davar, J.).



Arbitration Act, 1940 Back




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