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Arbitration Act , 1940
Banwari Lal Kotiya vs P.C. Aggarwal on 8 May, 1985
Raja Ram Goyal vs Ashok Kumar And Ors. on 29 April, 1975
Govind Prasad Agrawal vs Bhurelalji Agrawal And Ors. on 16 February, 1993
Sham Rao And Three Others vs Counsel For The on 23 July, 2015

[Section 2] [Complete Act]
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Central Government Act
Section 2(a) in The Arbitration Act, 1940
(a) " arbitration agreement" means a written agreement to submit present or future differences to arbitration, whether an arbitrator is named therein or not;