AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 176

20. Amendment of section 29

In section 29 of the principal Act,-

(a) in sub-section (1), the following proviso shall be inserted at the end, namely:- " Provided that where there is no majority, the award shall be made by the Presiding arbitrator of the arbitral tribunal." ;

(b) after sub-section (2), the following sub-section shall be inserted, namely :-

"(3) The minority decision shall, if made available within thirty days of the receipt of the decision of the other members, be appended to the award.".



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys