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Madras HC: Arbitral Award Not Hit by Adequacy Facet if Reasons Given Not Laconic - (02 May 2022)

ARBITRATION

Madras High Court has held that an arbitral award cannot be set aside on the ground of non-adequacy of reasons as long as the reasons given are not Laconic.

Tags : MADRAS HIGH COURT   ARBITRAL AWARD   LACONIC  

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