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Report No. 76

3.9. Section 6(1.- Recommendation to rectify grammatical inaccuracy.-

Sub-section (1) of section 6 in terms provides that an arbitration agreement shall not be discharged by the death of the party thereto, either as respects the deceased, or (as respects) any other party, but shall, in that event, be enforceable by or against the legal representative of the deceased.1 A grammatical inaccuracy in the sub-section requires to be rectified by revising the present phrase as "either as respects the deceased or as respects any other party". We recommend accordingly.

1. Compare section 2(1), English Act of 1950.



Arbitration Act, 1940 Back




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