Section 783   [ View Judgements ]

Issue of notice of application under section 20


When an application is presented under section 20of the Act and the Judge in

Chambers directs notice to be issued, the Prothonotary and Senior Master shall issue a notice returnable in Court calling upon the opposite party to show cause why the arbitration agreement should not be filed.



Unless otherwise ordered, the application shall not be heard until after ten days from the service of the notice upon the party.

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