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Sahni Enterprises Vs. Keys International and ors. - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtDelhi High Court
Decided On
Case NumberSuit Appeal No. 627-A of 1979
Judge
Reported in18(1980)DLT240
ActsArbitration Act, 1940 - Sections 20
AppellantSahni Enterprises
RespondentKeys International and ors.
Advocates: K.C. Dewan and; Jitender Chawla, Advs
Excerpt:
it was adjudged that under section 20 of the arbitration act, 1940, the arbitration agreement should be filed in the court and the disputes between the parties must be referred to the sole arbitration of the delhi hindustani mercantile association - thus, the petition filed by the petitioner in order to refer the disputes was allowed - .....act for filing arbitration agreement and reference of disputes to thenamed arbitrator viz., delhi hindustani mercantile association of which the petitioner is the member. it is stated that the petitioner had supplied clothgoods of export quality to the firm defendant no. 1, of which other defendantsare partners, on credit and some disputes have arisen between the parties.plaintiff claims a sum of rs. 80,695.44 paise from the defendants, on thebasis of the sale transactions between the parties.(2) counsel for both the parties have made statement today that thearbitration agreement be filed in court and the disputes between-the partiesbe referred to delhi hindustani mercantile association or its nominee forarbitration. hence, this petition is allowed. the arbitration agreement.....
Judgment:

J.D. Jain, J.

(1) This is a petition under Section 20 of the India Arbitration Act for filing arbitration agreement and reference of disputes to thenamed arbitrator viz., Delhi Hindustani Mercantile Association of which the petitioner is the member. It is stated that the petitioner had supplied clothgoods of export quality to the firm defendant No. 1, of which other defendantsare partners, on credit and some disputes have arisen between the parties.Plaintiff claims a sum of Rs. 80,695.44 Paise from the defendants, on thebasis of the sale transactions between the parties.

(2) Counsel for both the parties have made statement today that thearbitration agreement be filed in Court and the disputes between-the partiesbe referred to Delhi Hindustani Mercantile Association or its nominee forarbitration. Hence, this petition is allowed. The arbitration agreement isdirected to be filed in Court and the disputes between the parties are referredto the sole arbitration of Delhi Hindustani Mercantile Association or itsnominee. No order is made as to costs. The arbitrator to make award withinthe time prescribed by law.

ADJOURNEDto 1st of April, 1980, as prayed.

(3) NK.R.


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