ITAT: Charitable Trust Engaged in Activities Benefiting for Religion can Claim Exemption U/S 11  ||  Delhi HC Dismisses PIL Praying to Include Group A, B, C & D Officer under Delhi Lokayukta Act  ||  SC to J&K Govt.: Clear Wage Arrears of Sweepers Within 8 Weeks  ||  Gujarat HC Denies Bail to Congress Leader Accused of Conspiring Murder of BJP Councilor  ||  Orissa HC: Unlawful Possession Can't be Defended on Ground that Clause is Prospective in Nature  ||  Delhi HC Directs Google to Remove 'PUMA GUARD' App from Play Store  ||  J&K&L HC Grants Bail to Accused Charged Under UAPA  ||  Kerala Court Remands Former Kerala MLA PC George to 14 Days Judicial Custody in Hate Speech Case  ||  ITAT: Limited Scrutiny can be Converted to Complete Scrutiny with Approval of PCIT Only  ||  ITAT: Assessee Engaged in Generation and Selling of Power can Claim Deduction u/s 801 of ITA    

SC: Arbitral Tribunal Before 2015 Amendment Would Lose Mandate on Violation of Neutrality Clause - (05 Jan 2022)

Supreme Court has held that an arbitral tribunal constituted as per an arbitration clause before the 2015 amendment to the Arbitration and Conciliation Act 1996 will lose its mandate if it violates the neutrality clause under Section 12(5) read with the Seventh Schedule, which were incorporated through the 2015 amendment.

Tags : SUPREME COURT   ARBITRAL TRIBUNAL BEFORE 2015 AMENDMENT   VIOLATION OF NEUTRALITY CLAUSE  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved