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Report No. 76

7.4. Section 22.-

Section 22 provides that the arbitrator (in an arbitration in a suit) shall be appointed in such manner as may be agreed upon between the parties. It follows, therefore, that the initial appointment must be by agreement, though, as regards the filling up of the vacancies arising subsequently, the provisions of sections 8, 10, 11 and 12 apply by virtue of section 25, subject to the proviso to section 25. No further comments are required on this section.



Arbitration Act, 1940 Back




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