for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




United Nations Commission on International Trade Law (UNCITRAL) Arbitration Rules, 1976


Section
Section Title
  INTRODUCTION
  1 Article 1- SCOPE OF APPLICATION View Judgements
  2 Article 2- NOTICE, CALCULATION OF PERIODS OF TIME View Judgements
  3 Article 3- NOTICE OF ARBITRATION View Judgements
  4 Article 4- REPRESENTATION AND ASSISTANCE View Judgements
  5 Article 5- NUMBER OF ARBITRATORS View Judgements
  6 Article 6- APPOINTMENT OF ARBITRATORS (Articles 6 to 8) View Judgements
  7 Article View Judgements
  8 Article View Judgements
  9 Article 9- CHALLENGE OF ARBITRATORS (Articles 9 to 12) View Judgements
  10 Article 10 View Judgements
  11 Article 11 View Judgements
  12 Article 12 View Judgements
  13 Article 13- REPLACEMENT OF ON ARBITRATOR View Judgements
  14 Article 14- REPETITION OF HEARINGS IN THE EVENT OF THE REPLACEMENT OF AN ARBITRATOR View Judgements
  15 Article 15- GENERAL PROVISIONS View Judgements
  16 Article 16- PLACE OF ARBITRATION View Judgements
  17 Article 17- LANGUAGE View Judgements
  18 Article 18- STATEMENT OF CLAIM View Judgements
  19 Article 19- STATEMENT OF DEFENCE View Judgements
  20 Article 20- AMENDMENTS TO THE CLAIM OR DEFENCE View Judgements
  21 Article 21- PLEAS AS TO THE JURISDICTION OF THE ARBITRAL TRIBUNAL View Judgements
  22 Article 22- FURTHER WRITTEN STATEMENTS View Judgements
  23 Article 23- PERIODS OF TIME View Judgements
  24 Article 24- EVIDENCE AND HEARINGS (ARTICLES 24 AND 25) View Judgements
  25 Article 25 View Judgements
  26 Article 26- INTERIM MEASURES OF PROTECTION View Judgements
  27 Article 27- EXPERTS View Judgements
  28 Article 28- DEFAULT View Judgements
  29 Article 29- CLOSURE OF HEARINGS View Judgements
  30 Article 30- WAIVER OF RULES View Judgements
  31 Article 31- DECISIONS View Judgements
  32 Article 32- FORM AND EFFECT OF THE AWARD View Judgements
  33 Article 33- APPLICABLE LAW, AMIABLE COMPOSITEUR View Judgements
  34 Article 34- SETTLEMENT OR OTHER GROUNDS FOR TERMINATION View Judgements
  35 Article 35- INTERPRETATION OF THE AWARD View Judgements
  36 Article 36- CORRECTION OF THE AWARD View Judgements
  37 Article 37- ADDITIONAL AWARD View Judgements
  38 Article 38- COSTS (Articles 38 to 40) View Judgements
  39 Article 39 View Judgements
  40 Article 40 View Judgements
  41 Article 41- DEPOSIT OF COSTS View Judgements



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