MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act    

Del. HC: Arbitrator Can Declare Terms of Contract Null Even if Not Sought by Party in Pleadings - (15 Mar 2023)

ARBITRATION

Delhi High Court while observing that it is within the domain of the Arbitrator to interpret the terms of the contract has held that arbitrator can declare terms of contract as null even if no such declaration was sought by party in their pleadings.

Tags : DELHI HIGH COURT   ARBITRATOR   CONTRACT   PLEADINGS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved