AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 76

5.13. Recommendation to amplify section 16.-

In our opinion, it is advisable to substitute in section 16 a more ample provision. Necessary amendment is recommended.1

1. See para. 5.19, infra.



Arbitration Act, 1940 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys