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Report No. 76

4.21. Position under the Act.-

It may be mentioned that power of the arbitrators to award interest on the principal sum awarded from the date of the award to the date of the decree was recognised before the Act1

1. Bhowani Das Ram Govind v. Harsukh Das Bal Kishan Das, AIR 1924 Cal 534.

4.22. Punjab view.- However, in a Punjab case,1 a different view was taken.

1. State of Punjab v. Surinder Nath, AIR 1960 Punj 623 (625).



Arbitration Act, 1940 Back




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