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Report No. 176

(16) Section 12: This section is proposed to be amended to direct the proposed arbitrators to disclose in writing particular circumstances, within there peculiar knowledge, such as the existence of any past or present relationship, either direct or indirect, with any of the parties or their Counsel, or facts as to any relationship, finacial business, professional, or other kind which can give rise to justifiable doubts as to their independents or impartiality.

(paragraph 2.9.2)

(17) Section 14: This section is proposed to be amended to say that where the mandate of an arbitrator is terminated, the Court may decide the quantum of fee payable to him.

(paragraph 2.11.2)

(18) Section 15: This section is proposed to be amended to say that the substitute arbitrator is to be appointed within 30 days and also that the Court will decide the fee payable to the arbitrator whose mandate has been terminated.

(paragraph 2.11.3)

(19) Section 17: This section is proposed to be amended by adding some more powers to the list of powers that can be exercised by the arbitral tribunal, as contained in the English Act, 1996.

(paragraph 2.13.3)



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




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