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Report No. 76

4.31. Section 14.-

Section 14(1) provides that when the arbitrators or umpire have made their award, they shall sign it and shall give notice in writing to the parties of the making and signing thereof and of the amount of fees and charges payable in respect of the arbitration and award.

Section 14(2) deals with the filing of the award in court. The arbitrators or umpire shall, on the request of any party to the arbitration agreement or any person claiming under them or, if so directed by the court and upon payment of the fees and charges due in respect of the arbitration and award of the costs and charges of filing the award, cause the award or signed copy of it together with any depositions and documents which may have been taken and proved before them to be filed in the court and the court shall thereupon give notice to the parties of the filing of the award.

Section 14(3) provides that when the arbitrators and umpire state a special case under section 13, clause (b), the court, after giving notice to the parties and hearing them, shall pronounce its opinion thereon and such opinion shall be added to and shall form part of the award. A few points of detail may now be adverted to.



Arbitration Act, 1940 Back




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