Section 803 - A   [ View Judgements ]

Title of application


(a) Save as hereinafter otherwise provided, all applications, affidavits and proceedings under the Arbitration and Conciliation Act, 1996 (hereafter in this chapter referred to as the “Act”) shall be intituled in the matter of the Act and in the matter of the Arbitration.



(b) Application under Section 8 and 54 of the Act shall be intituled in the Suit or matter in which the Order of reference is made.



(c) Application under section 9 of the Act shall be intituled in the arbitral proceedings in which interim measures are ordered.

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