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Parbhu Lal and ors. Vs. Firm Sheo Dial Mal Ram Saran Das - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1924All457; 84Ind.Cas.640
AppellantParbhu Lal and ors.
RespondentFirm Sheo Dial Mal Ram Saran Das
Excerpt:
arbitration - reference signed by party's son--subsequent ratification by party--award, whether valid. - - the judgment complained of is really an admirable one and cannot be improved upon, and this application must be dismissed with costs including fees on;1. the main objection to the award here is that the reference was not signed by one of the parties, but it was signed by his son and verified by his pleader and he himself appeared before the arbitrator thereby ratifying the conduct of his pleader. the judgment complained of is really an admirable one and cannot be improved upon, and this application must be dismissed with costs including fees on; the higher scale.
Judgment:

1. The main objection to the award here is that the reference was not signed by one of the parties, but it was signed by his son and verified by his Pleader and he himself appeared before the arbitrator thereby ratifying the conduct of his Pleader. The judgment complained of is really an admirable one and cannot be improved upon, and this application must be dismissed with costs including fees on; the higher scale.


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