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Report No. 76

11.29. First Schedule, paragraph 6-Recommendation to restructure.-

Paragraph 6 deals with the examination of parties and production of documents etc. by the parties.

11.30. Recommendation to revise paragraph 6.-

This paragraph needs no change of substance. The structure should, however, be simplified, by revising it as under:-

"6. The parties to the reference and all persons claiming under them shall, subject to the provisions of any Iaw for the time being in force,

(a) submit to be examined by the arbitrators or umpire on both or affirmation in relation to the matters in difference,

(b) produce before the arbitrators or umpire all books, deeds, papers, accounts, writings and documents within their possession or power respectively, which may be required or called for, and

(c) do all other things which, during the proceedings on the reference, the arbitrators or umpire may require."



Arbitration Act, 1940 Back




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