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Report No. 76

11.23. Amendments to be made in paragraph 3.-

On a consideration of all aspects of the matter, we have come to the conclusion that the arbitrators should be deemed to enter on the reference on the first date fixed by the arbitrators for the appearance of the parties before them for the purposes of the arbitration. This would be a realistic test, since it is only after fixing the date for appearance that concrete progress can be made in the arbitration. The proposed test would also be a precise and fairly workable test.



Arbitration Act, 1940 Back




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