Civil Procedure (Alternative Dispute Resolution) Rules, 2008


Section
Section Title
  INTRODUCTION
  1 Title View Judgements
  title Part I : GENERAL RULES View Judgements
  2 Definitions View Judgements
  3 Procedure for directing parties to opt for alternative modes of settlement View Judgements
  4 Court to give guidance to parties while giving direction to opt View Judgements
  5 Procedure for reference by the Court to the different modes of settlement View Judgements
  6 Appointment of Arbitrator, Conciliator, Judicial Settlement Authority and Mediator View Judgements
  7 Applicability to other proceedings View Judgements
  title Part II : MEDIATION RULES View Judgements
  8 Qualifications of persons to be nominated/appointed as mediators View Judgements
  9 Disqualifications of persons to be nominated/appointed as mediators View Judgements
  10 Venue for conducting mediation View Judgements
  11 Duty of mediator to disclose certain facts View Judgements
  12 Cancellation of appointment View Judgements
  13 Procedure of mediation View Judgements
  14 Mediator not bound by Evidence Act, 1872 or Code of Civil Procedure, 1908 View Judgements
  15 Appearance of parties at sessions or meetings on due dates View Judgements
  16 Administrative assistance View Judgements
  17 Offer of settlement by parties View Judgements
  18 Role of mediator View Judgements
  19 Time limit for completion of mediation View Judgements
  20 Confidentiality, disclosure and inadmissibility of information View Judgements
  21 Privacy View Judgements
  22 Immunity View Judgements
  23 Communication between mediator and the court View Judgements
  24 Settlement Agreement View Judgements
  25 Court to fix a date for recording settlement and passing decree View Judgements
  26 Fee of mediator and costs View Judgements
  27 Ethics to be followed by the mediator View Judgements



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