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Report No. 76

1.28. Award and its filling and confirmation.-

When the arbitrators or umpire have made their award, it is filed in court (section 14), and the action to be taken by the court (thereon is dealt with in detail in a group of sections) (sections 16 to 19 and 30), which may be said to constitute perhaps the most important part of the Act. Under the scheme of the Act, an award itself cannot be enforced; the parties must obtain the stamp of approval of the court, by securing a judgment in terms thereof. The court may pass such judgment, or modify the award, or remit the award, or set aside the award, on the grounds stated in the respective sections.



Arbitration Act, 1940 Back




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