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Report No. 76

8.12. Recommendation as to section 30.-

To resolve this controversy and to put the matter beyond any pale of uncertainty, we are suggesting the insertion of an Explanation to section 30. The Explanation would read:

"Explanation.-The expression 'or is otherwise invalid' includes the ground that there was no valid arbitration agreement or no valid reference to arbitration."



Arbitration Act, 1940 Back




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