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Report No. 76

8.4. Section 29.-

Under section 29, "where and in so far as an award is for the payment of money the court may, in the decree, order interest, from the date of the decree at such rate as the court deems reasonable to be paid on the principal sum as adjudged by the award and confirmed by the decree."

The section needs no change. We have already discussed the question of the arbitrators power to award interest.1

1. See section 13A, supra.



Arbitration Act, 1940 Back




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