Arbitration and Conciliation Act, 1996


Section
Section Title
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Receipt of written communications View Judgements
  4 Waiver of right to object View Judgements
  5 Extent of judicial intervention View Judgements
  6 Administrative assistance View Judgements
  7 Arbitration agreement View Judgements
  8 Power to refer parties to arbitration where there is an ar View Judgements
  9 Interim measures, etc. by Court View Judgements
  10 Number of arbitrators View Judgements
  11 Appointment of arbitrators View Judgements
  12 Grounds for challenge View Judgements
  13 Challenge procedure View Judgements
  14 Failure or impossibility to act View Judgements
  15 Termination of mandate and substitution of arbitrator View Judgements
  16 Competence of arbitral tribunal to rule on its jurisdicti View Judgements
  17 Interim measures ordered by arbitral tribunal View Judgements
  18 Equal treatment of parties View Judgements
  19 Determination of rules of procedure View Judgements
  20 Place of arbitration View Judgements
  21 Commencement of arbitral proceedings View Judgements
  22 Language View Judgements
  23 Statement of claim and defence View Judgements
  24 Hearings and written proceedings View Judgements
  25 Default of a party View Judgements
  26 Expert appointment by arbitral tribunal View Judgements
  27 Court assistance in taking evidence View Judgements
  28 Rules applicable to substance of dispute View Judgements
  29 Decision making by panel of arbitrators View Judgements
  30 Settlement View Judgements
  31 Form and contents of arbitral award View Judgements
  32 Termination of proceedings View Judgements
  33 Correction and interpretation of award_ additional award View Judgements
  34 Application for setting aside arbitral award View Judgements
  35 Finality of arbitral awards View Judgements
  36 Enforcement View Judgements
  37 Appealable orders View Judgements
  38 Deposits View Judgements
  39 Lien on arbitral award and deposits as to costs View Judgements
  40 Arbitration agreement not to be discharged by death of pa View Judgements
  41 Provisions in case of insolvency View Judgements
  42 Jurisdiction View Judgements
  43 Limitations View Judgements
  44 Definition View Judgements
  45 Power of judicial authority to refer parties to arbitrati View Judgements
  46 When foreign award binding View Judgements
  47 Evidence View Judgements
  48 Conditions for enforcement of foreign awards View Judgements
  49 Enforcement of foreign awards View Judgements
  50 Appealable orders View Judgements
  51 Saving View Judgements
  52 Chapter II not to apply View Judgements
  53 Interpretation View Judgements
  54 Power of judicial authority to refer parties to arbitrati View Judgements
  55 Foreign awards when binding View Judgements
  56 Evidence View Judgements
  57 Conditions for enforcement of foreign awards View Judgements
  58 Enforcement of foreign awards View Judgements
  59 Appealable orders View Judgements
  60 Saving View Judgements
  61 Application and scope View Judgements
  62 Commencement of conciliation proceedings View Judgements
  63 Number of conciliators View Judgements
  64 Appointment of conciliators View Judgements
  65 Submission of statements to conciliator View Judgements
  67 Role of conciliator View Judgements
  68 Administrative assistance View Judgements
  69 Communication between conciliator and parties View Judgements
  70 Disclosure of information View Judgements
  71 Co-operation of parties with conciliator View Judgements
  72 Suggestions by parties for settlement of dispute View Judgements
  73 Settlement agreement View Judgements
  74 Status and effect of settlement agreement View Judgements
  75 Confidentiality View Judgements
  76 Termination of conciliation proceedings View Judgements
  77 Resort to arbitral or judicial proceedings View Judgements
  78 Costs View Judgements
  79 Deposits View Judgements
  80 Role of conciliator in other proceedings View Judgements
  81 Admissibility of evidence in other proceedings View Judgements
  82 Power of High Court to make rules View Judgements
  83 Removal of difficulties View Judgements
  84 Power to make rules View Judgements
  85 Repeal and savings View Judgements
  86 Repeal of Ordinance 27 of 1996 and Saving View Judgements
  Schedule 1 CONVENTION ON THE RECOGNITION AND ENFORCEMENT OF FOREIGN ARBITRAL AWARDS View Judgements
  Schedule 2 PROTOCOL ON ARBITRATION CLAUSES View Judgements
  Schedule 3 CONVENTION OF THE EXECUTION OF FOREIGN ARBITRAL AWARDS View Judgements



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