Labor Arbitration Rules, 2002


Section
Section Title
  INTRODUCTION
  1 Agreement of Parties View Judgements
  2 Name of Tribunal View Judgements
  3 Administrator View Judgements
  4 Delegation of Duties View Judgements
  5 Panel of Labor Arbitrators View Judgements
  6 Office of Tribunal View Judgements
  7 Initiation under an Arbitration Clause in a Collective Bargaining Agreement View Judgements
  8 Answer View Judgements
  9 Initiation under a Submission View Judgements
  10 Fixing of Locale View Judgements
  11 Qualifications of Arbitrator View Judgements
  12 Appointment from Panel View Judgements
  13 Direct Appointment by Parties View Judgements
  14 Appointment of Neutral Arbitrator by Party-Appointed Arbitrators View Judgements
  15 Number of Arbitrators View Judgements
  16 Notice to Arbitrator of Appointment View Judgements
  17 Disclosure and Challenge Procedure View Judgements
  18 Vacancies View Judgements
  19 Date, Time, and Place of Hearing View Judgements
  20 Representation View Judgements
  21 Stenographic Record and Interpreters View Judgements
  22 Attendance at Hearings View Judgements
  23 Postponements View Judgements
  24 Oaths View Judgements
  25 Majority Decision View Judgements
  26 Order of Proceedings View Judgements
  27 Arbitration in the Absence of a Party or Representative View Judgements
  28 Evidence View Judgements
  29 Evidence by Affidavit and Filing of Documents View Judgements
  30 Inspection View Judgements
  31 Closing of Hearings View Judgements
  32 Reopening of Hearings View Judgements
  33 Waiver of Oral Hearings View Judgements
  34 Waiver of Rules View Judgements
  35 Extensions of Time View Judgements
  36 Serving of Notice View Judgements
  37 Time of Award View Judgements
  38 Form of Award View Judgements
  39 Award upon Settlement View Judgements
  40 Delivery of Award to Parties View Judgements
  41 Release of Documents for Judicial Proceedings View Judgements
  42 Judicial Proceedings and Exclusion of Liability View Judgements
  43 Administrative Fees View Judgements
  44 Expenses View Judgements
  45 Communication with Arbitrator View Judgements
  46 Interpretation and Application of Rules View Judgements



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