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176Th Report On The Arbitration And Conciliation (Amendment) Bill, ...
R. Joseph Miranda vs Dhandapani Finance Private ... on 1 October, 2010
R.K. Agrawal And Another vs B.P.K. Johri And Others on 7 October, 1999
Mr. Hasmukhlal H. Doshi & Another vs Mr. Justice M.L. Pendse & Others on 17 April, 2000
Shri Ravi S.Jain & Anothers vs Shri Ashish Bhagat & Anothers on 18 March, 2008

[Section 13] [Complete Act]
Central Government Act
Section 13(4) in THE ARBITRATION AND CONCILIATION ACT, 1996
(4) If a challenge under any procedure agreed upon by the parties or under the procedure under sub-section (2) is not successful, the arbitral tribunal shall continue the arbitral proceedings and make an arbitral award.