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Report No. 176

13. Amendment of section 15

In section 15 of the principal Act,-

(a) in sub-section (2), for the words "a substitute arbitrator shall be appointed", the words " a substitute arbitrator shall be appointed within a period of thirty days"shall be substituted;

(b) after sub-section (4), the following sub-section shall be inserted, namely:-

"(5) Where the mandate of an arbitrator has been terminated, the court may decide the quantum of fee payable to such arbitrator."



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




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