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Report No. 76

2.22. Sectio.- other clauses.-

This disposes of section 2(a), section 2(b) provides that "award" means an arbitration award, and needs no comments. Section 2, clause (c), defines a 'court'. There is a definition of the expression 'legal representative' in clause (d), the definition being substantially the same as in the Code of Civil Procedure, 1908. Finally, clause (e) provides that "reference" means a reference to arbitration. These clauses need no change.



Arbitration Act, 1940 Back




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