Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Application for Enforcing Foreign Award Not to be Dismissed Merely for Not Producing Documents: SC - (19 Nov 2018)

Supreme Court has held that at initial stage of filing of application for enforcement of foreign award non-compliance of the production of documents mentioned in Section 47 of the Arbitration and Conciliation Act shall not entail in dismissal of the application for enforcement of an award.

Tags : SUPREME COURT   FOREIGN AWARDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved