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FCA India Automobiles Pvt. Ltd. v/s Torque Motor Cars Pvt. Ltd.

    Arbitration Petition (Lodging) No. 242 of 2019

    Decided On, 08 March 2019

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE B.P. COLABAWALLA

    For the Petitioner: Avinash R. Belge i/by MNSQ, Advocates. For the Respondent: T.R. Yadav, Advocate.



Judgment Text

P.C:1. Not on Board. Mentioned. By consent of parties, taken on board.2. This Arbitration Petition has been filed under Section 29-A of the Arbitration and Conciliation Act, 1996 for seeking an extension of time for a period of six months from today to complete the arbitration proceedings and pass a final award.3. The learned Advocate appearing on behalf of the respondent has fairly submitted that the respondent has no objection if the time is so extended. 1-praecipe-arbp-242-19.doc4. In these circumstances, by consent of parties, the time to complete the arbitration proceedings and pass a final award is extended by a period of six months from today.5. The arbitr

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ation petition is disposed of in the aforesaid terms. No order as to costs.
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