Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court  ||  All. HC: Jurisdiction of GST & Central Excise Supt. Limits to Matters Not Exceeding Rs. 10 Lakh  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence    

Bombay HC: Court Does Not Have Adjudicatory Powers Under Section 27 of A&C Act - (12 Apr 2022)

ARBITRATION

Bombay High Court has observed that the Court under Section 27 of the Arbitration and Conciliation Act, 1996 does not have the jurisdiction to consider the validity of the reasons set out by the arbitral tribunal in its order permitting the examination of a witness.

Tags : BOMBAY HIGH COURT   SECTION 27 OF THE ARBITRATION AND CONCILIATION ACT   1996   ARBITRAL TRIBUNAL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved