Main Search Premium Members Advanced Search Disclaimer
Citedby 2883 docs - [View All]
Masusmi Sa Investment Llc vs Keystone Realtors Pvt. Ltd on 6 November, 2012
Masusmi Sa Investment Llc vs Keystone Realtors Pvt. Ltd on 6 November, 2012
Masusmi Sa Investment Llc vs Keystone Realtors Pvt. Ltd on 6 November, 2012
Lucent Technologies Inc. vs Icici Bank Limited & Ors. on 13 October, 2009
Union Of India vs M/S. Ajit Mehta And Associates, ... on 9 August, 1989

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 8 in The Arbitration Act, 1940
8. power of Court to appoint arbitrator or umpire.
(1) In any of the following cases,-
(a) where an arbitration agreement provides that the reference shall be to one or more arbitrators to be appointed by consent of the parties, and all the parties do not, after differences have arisen, concur in the appointment or appointments; or
(b) if any appointed arbitrator or umpire neglects or refuses to act, or is incapable of acting, or dies, and the arbitration agreement does not show that it was intended that the vacancy should not be supplied, and the parties or the arbitrators, as the case may be, do not supply the vacancy; or
(c) where the parties or the arbitrators are required to appoint an umpire and do not appoint him; any party may serve the other parties or the arbitrators, as the case may be, with a written notice to concur in the appointment or appointments or in supplying the vacancy.
(2) If the appointment is not made within fifteen clear days after the service of the said notice, the Court may, on the application of the party who gave the notice and after giving the other parties an opportunity of being heard, appoint an arbitrator or arbitrators or umpire, as the case may be, who shall have like power to act in the reference and to make an award as if he or they had been appointed by consent of all parties.