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SC: HC Should Be Extremely Circumspect in Interfering With Orders Passed Under Arbitration Act - (09 Apr 2021)

ARBITRATION

Supreme Court has reiterated that a High Court while exercising jurisdiction under Article 226 and 227 of the Constitution of India, 1949 should be extremely circumspect in interfering with orders passed under the Arbitration and Conciliation Act, 1996.

Tags : SUPREME COURT   INTERFERING WITH ORDERS PASSED UNDER ARBITRATION ACT  

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