AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 76

1.24. Act of 1940.-

The framers of the Act, while re-enacting the provisions of the Act of 1899, or of the Code of Civil Procedure, 1908, relevant to arbitration, took the opportunity of drawing upon the (English) Arbitration Act of 1934. The Act of 1940 is an Act to consolidate and amend the law relating to arbitration. It is, therefore, primarily intended to be a complete code of the law.



Arbitration Act, 1940 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys