AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 76

3.4. Foreign court may be an arbitrator.-

Another important question is, who may be an arbitrator. It may be noted that the dispute may even be referred to a foreign court as the arbitrator.1

1. Austrian Lloyd Steamship Co. v. Greskam Life Ins., (1903) 1 KB 249.

3.5. The points discussed above do not necessitate any change in section 4.



Arbitration Act, 1940 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc