Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

Calcutta HC: Discretionary Scope to Stay Award u/s 19 MSME Act Wider Than u/s 36(3) Arbitration Act - (30 Mar 2022)

ARBITRATION

Calcutta High Court has held that the scope of discretion upon a Court to stay an award or a decree under Section 19 of the Micro, Small and Medium Enterprises Development Act, 2006 (MSME Act) is wider in comparison to Section 36(3) of the Arbitration and Conciliation Act, 1996 (Arbitration Act) where the discretion is restricted to granting stay of an award subject to appropriate conditions.

Tags : CALCUTTA HIGH COURT   ARBITRATION AND CONCILIATION ACT   1996   SMALL AND MEDIUM ENTERPRISES DEVELOPMENT ACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved