for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 790   [ View Judgements ]

Title of application etc.


All applications, affidavits and proceedings under the Arbitration (Protocol and Convention) Act, 1937 (hereinafter in this chapter referred to as “the Act”) shall be intituled in the matter to the Act and in the matter of the Arbitration.

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