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Subject: Arbitration Results: 61

‘excepted Matter’ In Arbitration — An Analysis

In agreements executed between parties to the contract, generally there exists an arbitration clause and when the subject matter touched the door ste  ...Read More

By: B.v.r. Sarma, Senior Law Officer, Vpt (retd.) & Advocate, Visakhapatnam | 07/02/2014 | Arbitration

Ad Hoc Or Institutional Arbitration: A Perspective Of An Endless Debate

Arbitration may be defined as “the process by which a dispute or difference between two or more parties as to their mutual legal rights and liabiliti  ...Read More

By: Mr. Dharam Jumani | 11/08/2006 | ARBITRATION

Adr – “the Need Of The Hour”

Arbitration was designed to provide a cheaper and more efficient alternative to litigation. One must only look at the definition of arbitration to un  ...Read More

By: Mr. Bhargav Hasurkar | 07/14/2005 | ARBITRATION

Alleging Fraud Affects Ability To Enforce Arbitration Clause

Supreme Court recently determined in N. Radhakrishnan v Maestro Engineers and Others that alleging fraud in a dispute will affect a party's ability t  ...Read More

By: Miss Kriti Tannan | 12/04/2009 | Arbitration

Allowance of Certain Expenses on Actual Payments u/s 43B - A Reckoner

A useful ready reckoner on section 43B, indicating what is considered to be paid, cases to which section is applicable and cases to which it is not a  ...Read More

By: B.R. Dalal* | 11/28/2008 | Arbitration

Alternate Dispute Resolution - An Idea The Time For Which Has Come

Introduction There is an old Chinese curse "may you live in interesting times". From a legal point of view, we cannot think of a time in the recen  ...Read More

By: Mr. Sameer Chaudhary Rajat Jariwal | 02/16/2004 | ARBITRATION

Alternative Dispute Resolution : Is It Always An Alternative?

The Arbitration and Conciliation Act of 19961 marked an epoch in the struggle to find an alternative to the traditional adversarial system of litigat  ...Read More

By: Mr. Abhinav Chandrachud | 04/02/2009 | Arbitration

Applicability Of Adr In Criminal Cases

Unlike the suits and trial cases, Alternative Dispute Resolution (ADR) includes processes that are out of court proceedings. Due to fact that pendenc  ...Read More

By: Mr. Anoop Kumar | | Arbitration

Application Of The Principles Of International Law To The Dispute Settlement Body Of The Wto

In the last century, there has been a major change in the international trading regime. Beginning from a closed and restricted trading system, it tra  ...Read More

By: Mr. Ashwini Chawla | 09/06/2004 | ARBITRATION

Arbitrability Of Cross-border Surrogacy Disputes : An Indian Perspective

With the growth of surrogacy in India, it has become important to have an effective means of dispute resolution between the parties to the surrogacy  ...Read More

By: Mayan Prasad And Surabhi Shekhawat | 08/19/2014 | Arbitration
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