Section 785   [ View Judgements ]

Arbitrator or Umpire to make affidavit


The arbitrator or umpire shall also make an affidavit stating (1) the data on which the award was made and signed, (2) that all deposition taken and documents proved before him have been forwarded to the Court along with the award and (3)

that no documents which came into his possession in the course of the arbitrate ion proceedings have remained with him. Such affidavit shall be filed along with the award.

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