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

Report No. 176

Other provisions of the Act to apply subject to modifications 43B.

The other provisions of this Part, in so far as they are matters not provided in the Fourth Schedule, shall apply to the Fast Track Arbitration as they apply to other arbitrations subject to the following modifications, namely:-

(a) the references to ,

(i) "arbitral tribunal" shall, unless the context otherwise requires, be deemed to include references to the Fast Track Arbitral Tribunal; and

(ii) "court" shall be deemed to be references to the High Court , except in sections 27 and 31A;

(b) in section 33,in sub-sections (1) to (4), for the words "thirty days" wherever they occur, the words fifteen days shall be substituted;

(c ) in section 34,

(i) in sub-section (3), for the words "three months" the words "thirty days" and for the words " thirty days" the words "fifteen days" shall respectively be substituted;

(ii) in sub-section (5), for the words "sixty days" the words "thirty days" shall be substituted;

(iii) in sub-section (6), for the words, "thirty days" , the words "fifteen days shall be substituted;

(d) in section 37, in sub-section (1), the provision for appeal shall not apply to orders referred to in clauses (a) and (b) of sub-section (1) of section 37.

(e) in section 37A, for the words "six months", the words "three months" shall be substituted.".



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