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Report No. 76

1.16. Bombay Regulations.-

In Bombay, the famous Regulation 4 of 1827 and Regulation 7 of 1827 provided for arbitration. Bombay Regulation 7 of 1827 (repealed by Act 1 of 1861) in its preamble expressly provided for arbitration through the intervention of the court.1 Section 1 of the Regulation gave express power to resort to arbitration notwithstanding a pending suit. Section 9, clause 1 of the Regulation provided that awards (when filed under the Regulation) have the force of decreases. Section 9, clause 2, of the Regulation provided that "arbitration awards or other adjustments not so filed shall not be entitled to any other consideration in a court other than as evidence, or agreements, to be adduced or proceeded on by ordinary course of law.2

1. Chanabassappa v. Baslingayyaya, AIR 1927 Born 565 (568).

2. Chanabassappa v. Baslingayyaya, AIR 1927 Boni 565 (568).



Arbitration Act, 1940 Back




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