w w w . L a w y e r S e r v i c e s . i n



M/s. Globe Detective Agencies Pvt. Ltd. & Another v/s M/s. Gammon India Ltd., (Chennai Metro Rail Project)


Company & Directors' Information:- GAMMON INDIA LIMITED [Active] CIN = L74999MH1922PLC000997

Company & Directors' Information:- CHENNAI METRO RAIL LIMITED [Active] CIN = U60100TN2007SGC065596

Company & Directors' Information:- V V A AGENCIES PRIVATE LIMITED [Active] CIN = U67190TN1995PTC031152

Company & Directors' Information:- C V AGENCIES PRIVATE LIMITED [Active] CIN = U74899DL1987PTC027178

Company & Directors' Information:- K H T AGENCIES PRIVATE LIMITED [Active] CIN = U51909KA1990PTC010744

Company & Directors' Information:- P C R L AGENCIES PRIVATE LIMITED [Active] CIN = U65991WB1996PTC081326

Company & Directors' Information:- S R B AGENCIES PVT LTD [Active] CIN = U63090WB1988PTC044096

Company & Directors' Information:- C AND A AGENCIES PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109761

Company & Directors' Information:- A & T AGENCIES PRIVATE LIMITED [Active] CIN = U51909DL2009PTC188642

Company & Directors' Information:- B L AGENCIES PRIVATE LIMITED [Active] CIN = U74140MP2009PTC022728

Company & Directors' Information:- METRO INDIA LIMITED [Active] CIN = U45201DL1996PLC306472

Company & Directors' Information:- J J AGENCIES PVT LTD [Amalgamated] CIN = U51101TN1984PTC062364

Company & Directors' Information:- R K AGENCIES PRIVATE LIMITED [Active] CIN = U65921WB1967PTC027084

Company & Directors' Information:- I K AGENCIES PVT LTD [Active] CIN = U13209WB1952PTC020229

Company & Directors' Information:- D. C. AGENCIES PRIVATE LIMITED [Active] CIN = U74999DL2016PTC304376

Company & Directors' Information:- L K AGENCIES PRIVATE LIMITED [Strike Off] CIN = U24119WB1997PTC085135

Company & Directors' Information:- G J AGENCIES PVT LTD [Active] CIN = U51109WB1991PTC052043

Company & Directors' Information:- N. R. AGENCIES PRIVATE LIMITED [Active] CIN = U65910UP1994PTC016322

Company & Directors' Information:- J M J AGENCIES PRIVATE LIMITED [Active] CIN = U51109KL1996PTC009930

Company & Directors' Information:- METRO AGENCIES PRIVATE LIMITED [Active] CIN = U51391BR1994PTC005879

Company & Directors' Information:- J B A AGENCIES PRIVATE LIMITED [Active] CIN = U55101DL2006PTC148202

Company & Directors' Information:- A P R AGENCIES PRIVATE LIMITED [Amalgamated] CIN = U74120DL2000PTC107363

Company & Directors' Information:- S R B AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51109DL1992PTC050105

Company & Directors' Information:- N N AGENCIES PRIVATE LIMITED [Active] CIN = U18101DL1999PTC101803

Company & Directors' Information:- METRO INDIA LIMITED [Not available for efiling] CIN = U27100DL1985PLC022417

Company & Directors' Information:- S R J AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51909DL1995PTC072463

Company & Directors' Information:- C P AGENCIES PVT LTD [Strike Off] CIN = U51900MH1982PTC027553

Company & Directors' Information:- M I AGENCIES PRIVATE LIMITED [Active] CIN = U51909WB2006PTC111379

Company & Directors' Information:- B B AGENCIES PVT LTD [Active] CIN = U51109WB1991PTC051042

Company & Directors' Information:- D. J. AGENCIES PRIVATE LIMITED [Active] CIN = U51900TN2008PTC067211

Company & Directors' Information:- R G E AGENCIES PRIVATE LIMITED [Active] CIN = U00350UP1990PTC075934

Company & Directors' Information:- P L AGENCIES PRIVATE LIMITED [Active] CIN = U50100HR1990PTC030793

Company & Directors' Information:- M B AGENCIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC028303

Company & Directors' Information:- S R AGENCIES PRIVATE LIMITED [Active] CIN = U51311TZ1993PTC004684

Company & Directors' Information:- S K S AGENCIES LIMITED [Active] CIN = U51900TZ2011PLC016844

Company & Directors' Information:- G M C AGENCIES PVT LTD [Strike Off] CIN = U34102WB1984PTC037193

Company & Directors' Information:- A L B AGENCIES PVT LTD [Strike Off] CIN = U51909DL1974PTC007574

Company & Directors' Information:- K B AGENCIES PVT LTD [Active] CIN = U51209MH1981PTC025176

Company & Directors' Information:- J D AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51109UP2001PTC026118

Company & Directors' Information:- M J AGENCIES PVT LTD [Strike Off] CIN = U51498WB1993PTC060940

Company & Directors' Information:- H & A AGENCIES PRIVATE LIMITED [Active] CIN = U74999DL2016PTC289499

Company & Directors' Information:- GLOBE AGENCIES LIMITED [Strike Off] CIN = U51900MH1972PLC015566

Company & Directors' Information:- T S AGENCIES PRIVATE LIMITED [Strike Off] CIN = U28991WB1956PTC023146

Company & Directors' Information:- R. S. AGENCIES PRIVATE LIMITED [Converted to LLP] CIN = U51909WB2010PTC140902

Company & Directors' Information:- S. S. V. AGENCIES PRIVATE LIMITED [Active] CIN = U51909WB2008PTC128302

Company & Directors' Information:- F I C AGENCIES PVT LTD [Active] CIN = U51109KL1968PTC002164

Company & Directors' Information:- U. K. T. AGENCIES PRIVATE LIMITED [Active] CIN = U74899DL1989PTC034659

Company & Directors' Information:- E K AGENCIES PVT LTD [Strike Off] CIN = U52342OR1994PTC003777

Company & Directors' Information:- K S T AGENCIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050565

Company & Directors' Information:- A B M AGENCIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U51399TN2004PTC054301

Company & Directors' Information:- R A AGENCIES PRIVATE LIMITED [Active] CIN = U51310MH2001PTC130448

Company & Directors' Information:- P N R AGENCIES PVT LTD [Active] CIN = U51109WB2005PTC106271

Company & Directors' Information:- K K AGENCIES PVT LTD [Strike Off] CIN = U36992WB1976PTC030699

Company & Directors' Information:- D V S AGENCIES PVT LTD [Active] CIN = U00000DL1983PTC016402

Company & Directors' Information:- D AND S AGENCIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109DL1993PTC052016

Company & Directors' Information:- D S AGENCIES PRIVATE LIMITED [Strike Off] CIN = U74120GJ2015PTC083422

Company & Directors' Information:- R A AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51909MH1997PTC110053

Company & Directors' Information:- G S C AGENCIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1992PTC049001

Company & Directors' Information:- M R AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51909GJ1960PTC000959

Company & Directors' Information:- P. D. AGENCIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055259

Company & Directors' Information:- G M AGENCIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1994PTC076202

Company & Directors' Information:- P S S AGENCIES PVT LTD [Strike Off] CIN = U51909DL1988PTC032598

Company & Directors' Information:- M M AGENCIES PRIVATE LIMITED [Active] CIN = U20299KA1977PTC003257

Company & Directors' Information:- B R AGENCIES PRIVATE LIMITED [Active] CIN = U74140GJ1989PTC011998

Company & Directors' Information:- E G AGENCIES PRIVATE LIMITED [Active] CIN = U51109WB1998PTC087248

Company & Directors' Information:- J. M. D. AGENCIES PRIVATE LIMITED [Active] CIN = U74900WB2009PTC134884

Company & Directors' Information:- S K AGENCIES PRIVATE LIMITED [Active] CIN = U51909GJ1988PTC011354

Company & Directors' Information:- R. B. AGENCIES PRIVATE LIMITED [Active] CIN = U74991UP2006PTC032620

Company & Directors' Information:- P R AGENCIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U51494MH2001PTC132847

Company & Directors' Information:- T AND G AGENCIES PVT LTD [Strike Off] CIN = U51109DL2000PTC107048

Company & Directors' Information:- A F AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51900MH1976PTC018979

Company & Directors' Information:- M C S AGENCIES PRIVATE LIMITED [Strike Off] CIN = U63090MH2002PTC134911

Company & Directors' Information:- S D AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51909CH2012PTC033796

Company & Directors' Information:- G S AGENCIES PVT LTD [Strike Off] CIN = U74899DL1981PTC011493

Company & Directors' Information:- M M K AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51490DL1990PTC041776

Company & Directors' Information:- S S R K AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51909DL2004PTC125313

Company & Directors' Information:- A R S AGENCIES PRIVATE LIMITED [Active] CIN = U51109BR2005PTC011228

Company & Directors' Information:- AGENCIES PVT LTD [Dissolved] CIN = U74900KL1943PTC000048

Company & Directors' Information:- M C AGENCIES PVT LTD [Strike Off] CIN = U51226KL1990PTC005655

Company & Directors' Information:- G B AGENCIES PVT LTD [Strike Off] CIN = U51109WB1990PTC048136

Company & Directors' Information:- G. A. AGENCIES PRIVATE LIMITED [Strike Off] CIN = U51109JK1986PTC000852

Company & Directors' Information:- A B S AGENCIES PRIVATE LIMITED [Strike Off] CIN = U70200DL1987PTC027234

Company & Directors' Information:- G AND V AGENCIES PRIVATE LIMITED [Strike Off] CIN = U65929DL1965PTC004446

Company & Directors' Information:- S P N AGENCIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1995PTC068227

Company & Directors' Information:- R S E AGENCIES PVT LTD [Strike Off] CIN = U51909DL1976PTC008040

Company & Directors' Information:- T T AGENCIES PRIVATE LIMITED [Strike Off] CIN = U00894KA1985PTC006617

Company & Directors' Information:- J N K AGENCIES LTD [Strike Off] CIN = U51109TN1996PLC021765

Company & Directors' Information:- D R AGENCIES PVT LTD [Strike Off] CIN = U51109WB1948PTC016264

Company & Directors' Information:- D L M AGENCIES PVT LTD [Strike Off] CIN = U51420WB1954PTC021631

Company & Directors' Information:- AGENCIES (INDIA) LIMITED [Dissolved] CIN = U99999MH1946PTC005200

Company & Directors' Information:- AGENCIES LIMITED [Strike Off] CIN = U99999MH1948PLC006144

    O.P. No. 226 of 2019

    Decided On, 22 August 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MRS. JUSTICE PUSHPA SATHYANARAYANA

    For the Petitioners: C.A. Diwakar, Advocate. For the Respondent: P.J. Rishikesh, Advocate.



Judgment Text


(Prayer: Petition filed under Section 11(6)(c) of the Arbitration and Conciliation Act, 1996, praying to appoint an Arbitrator to arbitrate the dispute between the petitioners and the respondent based on agreement dated 01.01.2014, 01.01.2015 and 01.04.2015.)

1. This Original Petition is filed seeking for appointment of an Arbitrator to arbitrate the dispute between the petitioners and the respondent based on agreements dated 01.01.2014, 01.01.2015 and 01.04.2015.

2. The petitioners are engaged in the business of security services agencies and other allied services. The respondent availed its services in their project work of construction of Chennai Metro Rail stations to protect its men, machineries, materials and the site, by entering into an "Agreement with Security Agency" dated 01.01.2014 (in short, "the Agreement") for a period of one year till 31.12.2014. It was extended for three months followed by one year, i.e., till 31.03.2016. The petitioner deputed requisitioned number of Security Guards at the rates specified in the agreement. The petitioners claimed that in terms of Clause 4 of the Agreement, the respondent has to make payments within 30 days of raising the bill to enable them to disburse the wages on or before 10th of every month. Since there was a delay in payment of the bills at every month by the respondent, the petitioner decided to withdraw the security guards. However, based on the assurance of the respondent, they continued to adhere to its obligations under the Agreement.

3. The petitioner claimed that the respondent has to pay a sum of Rs.47,49,852/- as on 11.12.2015, but paid Rs.13,88,593/- on different dates till 15.10.2016. The respondent cited their pending dispute with the principal, i.e., CMRL, for non-payment of the dues to the petitioners. The petitioners filed a suit for recovery of the outstanding money with interest in C.S.No.176 of 2017 along with A.No.1602 of 2017 seeking an order of attachment. In the suit, the respondent filed an application in A.No.3127 of 2017 under Section 8 of the Arbitration and Conciliation Act, 1996 (in short, "A & C Act") praying to refer the dispute to arbitration. In the said circumstances, the petitioners are before this Court under Section 11 of the A & C Act seeking appointment of an Arbitrator.

4. Resisting the prayer of the petitioners, the respondent filed a counter-affidavit dated 28.06.2019. It is stated that since the petitioners failed to fulfill their obligations of providing requisite number of trained and skilled personnel, they were constrained to withhold certain amounts in order to adjust the same in the subsequent bills and excepting that there is no other due, as claimed by the petitioners and as such, there is no arbitrable dispute at all prevailing between the parties. It is also claimed that when Clause 27 of the Agreement provides for arbitration of disputes, without invoking the same, the petitioners filed a suit before this Court for recovery of money.

5. Heard the learned counsels on either side and perused the materials placed before this Court.

6. The existence of the Agreement dated 01.01.2014 is admitted by both sides. The existence of arbitration clause for resolution of the disputes under Clause 27 of the Agreement is also admitted. There are also two more agreements with the petitioners dated 01.01.2015 and 01.04.2015, both of which also contain the arbitration clause for resolution of the disputes. The petitioners had to provide requisitioned the number of security guards at the rates specified at various Chennai Metro Rail Sites. The petitioners have also submitted their bills on monthly basis, which were admitted and accepted by the respondents. However, according to the petitioners, the respondents were not very regular in respect of payment of bills and delayed in settling the petitioners the dues in full, citing various reasons, like delayed payments from the CMRL etc. Many a times, the petitioners were forced to withdraw their security guards, due to non-payment of bills. As the outstanding amounts were salaries and wages paid to the petitioners' security guards payable at various sites, the non-payment or the delayed payment was causing loss to the petitioners.

7. The question that now arises for consideration is whether the preliminary objection of the respondent that the instant petition filed as such is not maintainable for want of notice under Section 21 of the A & C Act, 1996 is sustainable?

8. Before the same is discussed, it would be useful to deal with some more facts in this case. The petitioners also had filed a suit against the respondent in C.S.No.176 of 2016 before this Court. After service of notice, the respondent/defendant in the suit, had entered appearance and filed an application in A.No.3127 of 2017 under Section 8 of the A & C Act. In the affidavit filed in support of the said application, the respondent herein had vehemently disputed the claim of the plaintiffs/petitioners. The respondent also had pointed out that Clause 27 of the Security Agency Agreement provided for a dispute resolution by getting the dispute adjudicated by a Single Arbitrator appointed by the parties. As the agreement has already provided for a dispute resolution by appointing an Arbitrator, the said application under Section 8 of the A & C Act was filed for referring the dispute to arbitration and it is stated that the said application is still pending. In the very same application, the applicant, who is the respondent herein, had contended that the liability due to the petitioner herein was admitted and there is a dispute only with respect to the quantum to be paid. From the act of the parties and also emails exchanged between the parties, it is clear that there has been a dispute if not on the liability, at least, on the quantum payable.

9. In the above conspectus, learned counsel for the respondent raised an objection that the petitioner cannot maintain this petition without issuing a notice under Section 21 of the A & C Act. The suit was filed by the petitioner herein for recovery of a sum of Rs.33,61,259/- with interest. It is the respondent, who had pointed out that there is an arbitration clause provided in the agreement and filed the application under Section 8 of the A & C Act. Whether the notice under Section 21 of the A & C Act is mandatory or not, when the respondent itself has already filed an application under Section 8 of the A & C Act seeking to refer the dispute to arbitration.

10. Section 21 of the A & C Act reads as follows :

"21. Commencement of arbitral proceedings Unless otherwise agreed by the parties, the arbitral proceedings in respect of a particular dispute commence on the date on which a request for that dispute to be referred to arbitration is received by the respondent."

A reading of Section 21 makes it crystal clear that except where the parties have agreed to the contrary, the date of commencement of the arbitration proceedings, as per the said provision, would be the date on which the notice was received by the respondent. The intention of the Legislature for including such a notice is only for the party to the arbitration agreement, against whom the claim is made, to know what are the claims are. Secondly, the parties having agreed on a procedure for appointment of an arbitrator, there should be a notice invoking the same. Therefore, Section 21 assumes importance for the purpose of facilitating a consensus on the appointment of an Arbitrator.

11. Further, the petition is filed under Section 11(6) of the A & C Act, which says that a person, including an institution, after agreeing upon to a procedure for appointment, fails to perform any function entrusted to him or it under that procedure, then the party may request the Court to take necessary measure for appointment of an Arbitrator. While so, if the notice under Section 21 is not issued, then the occasion contemplated under Section 11(6)(c) will not arise. In other words, a party seeking appointment of an Arbitrator will not be able to put forth his case before the Court that there was failure on the part of the respondent to act as per the Agreement.

12. In the light of the above discussion, learned counsel for the respondent pressed into service the judgment of the Delhi High Court in Alupro Building Systems Pvt. Ltd. V. Ozone Overseas Pvt. Ltd., 2017 SCC OnLine Del 7228. A learned Single Judge of the Delhi High Court in the said decision has held as follows :

"25. A plain reading of the above provision indicates that except where the parties have agreed to the contrary, the date of commencement of arbitration proceedings would be the date on which the recipient of the notice (the Petitioner herein) receives from the claimant a request for referring the dispute to arbitration. The object behind the provision is not difficult to discern. The party to the arbitration agreement against whom a claim is made, should know what the claims are. It is possible that in response to the notice, the recipient of the notice may accept some of the claims either wholly or in part, and the disputes between the parties may thus get narrowed down. That is one aspect of the matter. The other is that such a notice provides an opportunity to the recipient of the notice to point out if some of the claims are time barred, or barred by any law or untenable in fact and/or that there are counter-claims and so on.

26. Thirdly, and importantly, where the parties have agreed on a procedure for the appointment of an arbitrator, unless there is such a notice invoking the arbitration clause, it will not be possible to know whether the procedure as envisaged in the arbitration clause has been followed. Invariably, arbitration clauses do not contemplate the unilateral appointment of an arbitrator by one of the parties. There has to be a consensus. The notice under Section 21 serves an important purpose of facilitating a consensus on the appointment of an arbitrator.

27. Fourthly, even assuming that the clause permits one of the parties to choose the arbitrator, even then it is necessary for the party making such appointment to let the other party know in advance the name of the person it proposes to appoint. It is quite possible that such person may be ‘disqualified’ to act an arbitrator for various reasons. On receiving such notice, the recipient of the notice may be able to point out this defect and the claimant may be persuaded to appoint a qualified person. This will avoid needless wastage of time in arbitration proceedings being conducted by a person not qualified to do so. The second, third and fourth reasons outlined above are consistent with the requirements of natural justice which, in any event, govern arbitral proceedings.

28. Lastly, for the purposes of Section 11(6) of the Act, without the notice under Section 21 of the Act, a party seeking reference of disputes to arbitration will be unable to demonstrate that there was a failure by one party to adhere to the procedure and accede to the request for the appointment of an arbitrator. The trigger for the Court's jurisdiction under Section 11 of the Act is such failure by one party to respond."

12.1. In the very same decision, it was observed that the waiver of notice also has been discussed in the following manner :

"29. of course, as noticed earlier, parties may agree to waive the requirement of such notice under Section 21. However, in the absence of such express waiver, the provision must be given full effect to. The legislature should not be presumed to have inserted a provision that serves a limited purpose of only determining, for the purposes of limitation, when arbitration proceedings commenced. For a moment, even assuming that the provision serves only that purpose viz. fixing the date of commencement of arbitration proceedings for the purpose of Section 43(1) of the Act, how is such date of commencement to be fixed if the notice under Section 21 is not issued? The provision talks of the ‘Respondent’ receiving a notice containing a request for the dispute “to be referred to arbitration”. Those words have been carefully chosen. They indicate an event that is yet to happen viz. the reference of the disputes to arbitration. By overlooking this important step, and straightaway filing claims before an arbitrator appointed by it, a party would be violating the requirement of Section 21, thus frustrating an important element of the parties consenting to the appointment of an arbitrator.

30. Considering that the running theme of the Act is the consent or agreement between the parties at every stage, Section 21 performs an important function of forging such consensus on several aspects viz. the scope of the disputes, the determination of which disputes remain unresolved; of which disputes are time-barred; of identification of the claims and counter-claims and most importantly, on the choice of arbitrator. Thus, the inescapable conclusion on a proper interpretation of Section 21 of the Act is that in the absence of an agreement to the contrary, the notice under Section 21 of the Act by the claimant invoking the arbitration clause, preceding the reference of disputes to arbitration, is mandatory. In other words, without such notice, the arbitration proceedings that are commenced would be unsustainable in law.”

12.2. Thus, the above decision cited by the respondent makes a notice under Section 21 of the A & C Act by the claimant invoking the arbitration clause mandatory. The above decision of the Delhi High Court arrived at its conclusion to hold that Section 21 notice is mandatory for the following reasons :

(i). To make the other party know what the claims are.

(ii). Whether the claims made in the notice are within the purview of limitation or barred by any law.

(iii). The notice facilitates the parties to arrive at consensus for appointing an Arbitrator.

(iv). It enables the parties to know whether the proposed arbitrator named by one party is acceptable for the other or he is otherwise qualified or disqualified.

(v). Unless the notice is issued, the application under Section 11(6) of the Act cannot be filed.

13. While this Court is of the view that there is no second opinion with respect to the above reasoning, it is to be stated that the said decision was rendered in a petition filed under Section 34 of the A & A Act, whereas, in the case on hand, the petition is filed under Section 11 and the respondent herein had filed an application under Section 8 of the A & C Act in the suit for recovery pointing out that there is a clause which provides for referring the disputes to arbitration.

14. As outlined by the Delhi High Court in the case of Alupro Building Systems Pvt. Ltd. (supra), if the intention of the notice under Section 21 of the Act is only for the above said purposes to enable the other party to take certain defences including that of the question of limitation, then in the present case, such a situation does not arise, as the stand of the parties are very clear in A.No.3127 of 2017 itself. Even clause 27 of the Agreement provides that the parties shall refer all the disputes or differences to arbitration and the same shall be adjudicated by a single Arbitrator appointed by the respondent. As the respondent had failed to refer the matter to arbitration by nominating/appointing a sole Arb

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itrator, the petitioner has invoked Section 11(6) of the A & C Act. In fact, the respondent had stoutly disputed the claim of the petitioners and also had stated that the entire monies were not paid to them and they were deliberately withheld by them for settlement of some other issue. Thus, by appointing an Arbitrator in accordance with Section 11, the procedure as to the claim, counter-claim, defence, etc. will be governed by Section 23 of the A & C Act. Therefore, the objection raised by the respondent that Section 21 notice is mandatory and nonissuance of the same would disentitle the petitioners in maintaining the petition under Section 11(6) of the Act has no legs to stand in the facts and circumstances of the present case and the same is rejected. 15. Considering the submissions of the learned counsels for the parties, so also the stand taken by the respondent in A.No.3127 of 2017 in C.S.No.176 of 2015, this Court appoints Mr.V.Vijayshankar, Advocate, having office at No.67, Law Chambers, High Court Buildings, Chennai-600 104 (Phone No.044-25342014) as the Sole Arbitrator to enter upon reference and adjudicate the disputes inter se the parties. The learned Arbitrator may, after issuing notice to the parties and upon hearing them, pass an award as expeditiously as possible, preferably within a period of six months from the date of receipt of the order. The learned Arbitrator is at liberty to fix his remuneration and other incidental expenses. The proceedings shall be conducted preferably in the Madras High Court Arbitration Centre and in accordance with the Madras High Court Arbitration Rules. 16. The Original Petition is ordered accordingly, leaving the parties to bear their own costs.
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