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Report No. 76

Chapter 11

Procedural Provisions: the First Schedule

11.1. First Schedule, paragraph 1.-

Certain provisions of a procedural nature intended to fill up the gaps left advertently or inadvertently by the parties are contained in the First Schedule. The first paragraph of the Schedule provides that unless otherwise expressly provided, the reference shall be to a sole arbitrator. The paragraph needs no change.



Arbitration Act, 1940 Back




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