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Citedby 3 docs
The Board Of Trustees Of The vs M/S.X Press Container Line (Uk) ... on 9 October, 2007
Pandey And Co. Builders Pvt. ... vs State Of Bihar And Anr. on 21 September, 2005
M/S.Shamon Engineering Corpora vs M/S.Tetulia Coke Plant (P) Ltd on 6 July, 2009

[Section 37(2)] [Section 37] [Complete Act]
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Central Government Act
Section 37(2)(a) in THE ARBITRATION AND CONCILIATION ACT, 1996
(a) accepting the plea referred in sub-section (2) or sub-section (3) of section 16; or