Report on Lack of AC, Drinking Water and WiFi at DU Law Faculty Sought by Delhi High Court  ||  All. HC: DCP Pulled Up for Directing Further Investigation Without Leave of the Magistrate  ||  Kerala HC: Husband Acquitted u/s 304B IPC Can be Held Guilty u/s 498A IPC if Facts Permit  ||  Karnataka Prohibition of Violence Against Advocates Act, 2023 Comes Into Effect From 10th June, 2024  ||  Karnataka HC: PIL Seeking Declaration that Temples are Not Public Authorities, Dismissed  ||  Bom. HC: Karan Johar Files Suit Against Makers of the Film “Shaadi Ke Director Karan Aur Johar”  ||  Mad. HC: Bar Associations to Pay 15000 to 20,000 to Junior Lawyers Practicing in State  ||  Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation    

Delhi HC: Arbitral Award Passed in Disregard to Judicial Decisions Conflicts with Public Policy - (24 May 2022)

ARBITRATION

Delhi High Court has held that an arbitral award that is not in consonance with the judicial decisions laid down by the courts of India would be in violation of the fundamental policy of Indian law and conflict with the public policy of India u/s 34 of Arbitration and Conciliation Act, 1996.

Tags : DELHI HIGH COURT   ARBITRAL AWARD   PUBLIC POLICY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved