Skip to content


Banwari Lal Radhey Mohan Vs. the Punjab State Co-operation Supply and Marketing Federation Ltd. - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtDelhi High Court
Decided On
Case NumberLetter Patent Appeal No. 121 of 1982
Judge
Reported inAIR1983Delhi402; 24(1983)DLT36; 1983(5)DRJ223
ActsDelhi High Court Act, 1966 - Sections 10; Arbitration Act, 1940 - Sections 39
AppellantBanwari Lal Radhey Mohan
RespondentThe Punjab State Co-operation Supply and Marketing Federation Ltd.
Advocates: P.R. Mridual,; R.K. Anand,; Kapil Sibal and;
Excerpt:
delhi high court act - section 10--an appeal barred under section 39 of the arbitration act cannot be maintained under section 10 of the high court act. arbitration act, section 39--section 10 of the high court act does not repeal section 39 of the arbitration act. an appeal barred under section 39 cannot be maintained under section 10 of the delhi high court act. - (1) delhi high court act, s. 10 an appeal barred under section 39 of the arbitration act cannot be maintained under section 10 of the high court act. arbitration act, s. 39-section 10 of the high court act docs not repeal section 39 of the arbitration act. an appeal barred under section 39 cannot be maintained under section 10 of the delhi high court act.
Judgment:

(1) DELHI High Court Act, S. 10 An appeal barred under Section 39 of the Arbitration Act cannot be maintained under Section 10 of the High Court Act. Arbitration Act, S. 39-Section 10 of the High Court Act docs not repeal Section 39 of the Arbitration Act. An appeal barred under Section 39 cannot be maintained under Section 10 of the Delhi High Court Act.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //