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Report No. 176

30. Amendment of section 82

Section 82 of the principal Act shall be renumbered as sub-section (1) thereof and after sub-section (1) as so renumbered, the following sub-sections shall be inserted, namely:-

"(2) Without prejudice to the generality of the provisions of sub-section (1), rules may be made in respect of the following, namely:-

(a) the manner in which the arbitral proceeding shall be conducted;

(b) the number of days for which the arbitral proceedings have to be conducted continuously on each occasion when the tribunal meets;

(c) the time schedule and the number of hours for which the proceedings have to be conducted on each day;

(d) the time schedule for the filing of the pleadings for purposes of sub-section (1A) of section 23;

(e) the time schedule in regard to the recording of evidence and submission of arguments for purposes of sub-section (1) of section 24;

(f) the time schedule as to the future procedure to be followed by the arbitral tribunal, referred to in sub-section (6) of section 29A;

(3) The Chief Justice of India may issue guidelines to the High Courts in relation to the items referred in sub-section (2) and other procedure to be followed by the arbitral tribunal so that uniform rules may be made by all the High Courts."



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




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