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Report No. 76

2.20 Amendment needed.-

One would have thought that in India also, on a simple analysis of the definition of arbitration agreement,1 the answer can be said to be fairly clear and that the definition does not leave any serious room for argument that in the case of an agreement providing for the submission to the arbitration of future difference, consent should be again sought when the differences actually arise.

1. Section (2a).



Arbitration Act, 1940 Back




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