for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 784   [ View Judgements ]

Filing of Award


The arbitrator or umpire shall, in accordance with the provision of section 14 of the Act, cause the award or a signed copy thereof to be filed in Court, together with any deposition and documents which may have been taken and proved before him and the opinion pronounced by the Court on a special case submitted to him, if any, by forwarding the same under a sealed cover addressed to the Prothonotary and

Senior Master, with a letter requesting that the same be filed. He shall also

send together with the award a memorandum of full postal addresses of the parties concerned, a copy of the notice given by him and the affidavit of service of such notice and of the attestation, if any, of his signature on the award.

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