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Citedby 8 docs - [View All]
S.K.Jain vs State Of Haryana & Anr on 23 February, 2009
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National Highways Authority Of ... vs D.S. Toll Road Ltd. & Ors. on 26 February, 2015
S.K. Jain vs State Of Haryana And Anr. on 17 August, 2007
Union Of India And Others vs P. Jeevanandam on 22 June, 2000

[Section 31] [Complete Act]
Central Government Act
(8) Unless otherwise agreed by the parties,—
(a) the costs of an arbitration shall be fixed by the arbitral tribunal;
(b) the arbitral tribunal shall specify—
(i) the party entitled to costs,
(ii) the party who shall pay the costs,
(iii) the amount of costs or method of determining that amount, and
(iv) the manner in which the costs shall be paid. Explanation.—For the purpose of clause (a), “costs” means reasonable costs relating to—
(i) the fees and expenses of the arbitrators and witnesses,
(ii) legal fees and expenses,
(iii) any administration fees of the institution supervising the arbitration, and
(iv) any other expenses incurred in connection with the arbitral proceedings and the arbitral award.