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Report No. 176

(40) Section 36: This deals with insertion of Schedule IV in the main Act where Chapter XI is introduced in Part I to deal with Fast Track Arbitration.

(Paragraph 2.38.2)

We recommend accordingly.

(Justice B.P. Jeevan Reddy)
Chairman

(Justice M.JagannadhaRao)
Vice-Chairman

(Dr.N.M.Ghatate)
Member

'(Mr.T.K.Viswanathan)
Member-Secretary



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




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