Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

Bombay HC: Petitions on Ground of Exceptional Circumstances by Arbitral Tribunal Not Maintainable - (11 Apr 2022)

ARBITRATION

Bombay High Court has held that remedy under Section 16 of the Arbitration and Conciliation Act, 1996 lies elsewhere and the petitioners cannot file Writ Petitions under Article 226 or Article 227 of the Constitution of India, 1949 on the ground of exceptional circumstances.

Tags : BOMBAY HIGH COURT   ARBITRATION AND CONCILIATION ACT   1996   ARTICLE 226   ARTICLE 227   CONSTITUTION OF INDIA   EXCEPTIONAL CIRCUMSTANCES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved