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Report No. 76

5.20. Section 30.-

At this stage, we should refer to section 30 which confers on the court power to set aside an award. Section 30 represents a stage between the submission by the arbitrator of the award under section 14 and the pronouncement of judgment in terms of the award under section 17. Modification of an award and its remission are dealt with in sections 15 and 16, already dealt with.



Arbitration Act, 1940 Back




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