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    

Delhi HC: 'Dummy' Appeal Filed Without Award Copy is Non-Est; Cannot Extend Limitation - (23 Mar 2020)

ARBITRATION

Delhi High Court has held that filing of 'dummy' appeals under Section 34 of Arbitration and Conciliation Act, 1996 without the copy of the impugned award is non-est filings and therefore cannot be treated as filed within the limitation period.

Tags : DELHI HIGH COURT   DUMMY APPEAL WITHOUT AWARD COPY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved