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Citedby 345 docs - [View All]
Paras Nath Dubey And Anr. vs Kedar Nath Kejriwal And Anr. on 11 May, 1982
Suruchi Chand (Mrs.) And Ors. vs Naresh Chand (Dr.) And Ors. on 27 August, 1990
In Re: All India Groundnut ... vs Unknown on 9 August, 1944
Onoda Engineering And Consulting ... vs Project And Equipment ... on 1 July, 1991
Banwarilal Garodia vs Joylal Hargulal on 28 March, 1956

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Central Government Act
Section 35 in The Arbitration Act, 1940
35. Effect of legal proceedings on arbitration.
(1) No reference nor award shall be rendered invalid by reason only of the commencement of legal proceedings upon the subject- matter of the reference, but when legal proceedings upon the whole of the subject- matter of the reference have been commenced between all the parties to the reference and a notice thereof has been given to the arbitrators or umpire, all further proceedings in a pending reference shall, unless a stay of proceedings is granted under section 34, be invalid.
(2) In this section the expression" parties to the reference" includes any persons claiming under any of the parties and litigating under the same title.