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Report No. 76

8.29. Section 32 and challenge on award in defence.-

The question whether the validity of an award can be attacked in defence is one which has been discussed in several cases. It has been held that its validity cannot be so challenged.1

1. Harda Municipality v. H. Electric Supply Co., AIR 1964 MP 101 (104), paras. 7, 8, 9.



Arbitration Act, 1940 Back




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