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Report No. 76

7.3 Recommendation as to section 21.-

We, therefore, recommend that section 21 should be revised as under:-

"21. Where in any suit or appeal pending in any court, all the parties interested agree that any matter in difference between them in the suit or appeal shall be referred to arbitration, they may, at any time before judgment is pronounced, apply in writing to that Court for an order of reference."



Arbitration Act, 1940 Back




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