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Thyssen Krupp Werkstoffe Gmbh vs Steel Authority Of India on 5 February, 2010

[Section 19] [Complete Act]
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Central Government Act
Section 19(4) in THE ARBITRATION AND CONCILIATION ACT, 1996
(4) The power of the arbitral tribunal under sub-section (3) includes the power to determine the admissibility, relevance, materiality and weight of any evidence.