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Report No. 76

4.12. Sections 13(b), (c), (d) & (e).-

Under section 13(c), the arbitrator can make an award conditional or in the alternative. Under section 13(d), the arbitrator may correct in an award any clerical mistake or error arising from any accidental slip or omission. Under section 13(e), the arbitrator or umpire may administer to any party to the arbitration such interrogatories as may, in the opinion of the arbitrators or umpire, be necessary. These clauses need no change.



Arbitration Act, 1940 Back




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