Main Search Premium Members Advanced Search Disclaimer
Citedby 268 docs - [View All]
Hbhl-Vks (J.V.) vs Union Of India (Uoi) And Ors. ... on 31 August, 2006
G. Venkata Reddy And Co. Engineers ... vs The Vice-Chairman And Managing ... on 22 February, 2008
Apeejay Oxford Bookstores ... vs Hotel Leela Venture Limited on 10 May, 2007
Ar.No. 20 Of 2 vs Southern Railway on 1 April, 2004
In The High Court Of Jammu And ... vs M/S. R.S.Construction Engineers ... on 10 July, 2014

[Section 11] [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 11(6) in THE ARBITRATION AND CONCILIATION ACT, 1996
(6) Where, under an appointment procedure agreed upon by the parties,—
(a) a party fails to act as required under that procedure; or
(b) the parties, or the two appointed arbitrators, fail to reach an agreement expected of them under that procedure; or
(c) a person, including an institution, fails to perform any function entrusted to him or it under that procedure, a party may request the Chief Justice or any person or institution designated by him to take the necessary measure, unless the agreement on the appointment procedure provides other means for securing the appointment.