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Report No. 176

2.1.3A The new definitions as proposed will be as follows:

(ea) 'domestic arbitration' means an arbitration relating to disputes arising out of legal relationships, whether contractual or not, where none of the parties is,-

(i) an individual who is a national of, or habitually resident in, any country other than India; or

(ii) a body corporate which is incorporated in any country other than India; or

(iii) an association or a body of individuals whose central management and control is exercised in any country other than India; or

(iv) the Government of a foreign country, and shall be deemed to include, international arbitration and international commercial arbitration where the place of arbitration is in India.

(eb) 'international arbitration' means an arbitration relating to disputes arising out of legal relationships, whether contractual or not, and where at least one of the parties is,-

(i) an individual who is a national of, or habitually resident in, any country other than India; or

(ii) a body corporate which is incorporated in any country other than India; or

(iii) an association or a body of individuals whose central management and control is exercised in any country other than India; or

(iv) the Government of a foreign country:

(f) 'international commercial arbitration' means international arbitration considered as commercial under the law in force in India;



The Arbitration and Conciliation (Amendment) Bill, 2001 Back




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