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Report No. 246

After The Fifth Schedule, add the "The Sixth Schedule

(See section 11 (14))

Sum in Dispute (Rs.) Model Fees (Indicative)
Upto Rs. 5,00,000/- Rs. 45,000/-
Above Rs. 5,00,000/- and upto Rs. 20,00,000/- Rs. 45,000/- + 3.5% of the claim amount over and above Rs. 5,00,000/-
Above Rs. 20,00,000/- and upto Rs. 1,00,00,000/- Rs. 97,500/- + 3% of the claim amount over and above Rs. 20,00,000/-
Above Rs. 1,00,00,000/- and upto Rs. 10,00,00,000/- Rs. 3,37,500/- + 1% of the claim amount over and above Rs. 1,00,00,000/-
Above Rs. 10,00,00,000/- and upto Rs. 20,00,00,000/- Rs. 12,37,500/- + 0.75% of the claim amount over and above Rs. 1,00,00,000/-
Above Rs. 20,00,00,000/- Rs. 19,87,500/- + 0. 5% of the claim amount over and above Rs. 20,00,00,000/- with a ceiling of Rs. 30,00,000/-

* In the event, the arbitrator to be appointed is a Sole Arbitrator, he shall be entitled to an additional amount of 25% on the fee payable as per the table set out above.

After The Sixth Schedule, add the "The Seventh Schedule

(See section 12 (1)(b) Explanation 2)

Name:

Contact Details:

Prior Experience (Including Experience With Arbitrations):

Number of On-Going Arbitrations:

Circumstances Disclosing any past or present relationship with or interest in any of the parties or in relation to the subject matter in dispute, whether financial, business, professional or other kind, which is likely to give rise to justifiable doubts as to your independence or impartiality (list out):

Circumstances which are likely to affect your ability to devote sufficient time to the arbitration and in particular your ability to finish the entire arbitration within 24 months and render an award within 3 months (list out):"



Amendments to the Arbitration and Conciliation Act, 1996 Back




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