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Sivalinga Pillai and ors. Vs. Marutha Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtChennai
Decided On
Judge
Reported in14Ind.Cas.562
AppellantSivalinga Pillai and ors.
RespondentMarutha Pillai and ors.
Excerpt:
civil procedure code (act v of 1908), schedule ii, rule 1 - reference to arbitration--some of the parties not joining in the reference--parties interested---award--validity. - wallis, j.1. i think it was not necessary for the other defendants to give the arbitrators jurisdiction as they were not interested and did not claim to be interested. the petition is dismissed with costs.
Judgment:

Wallis, J.

1. I think it was not necessary for the other defendants to give the arbitrators jurisdiction as they were not interested and did not claim to be interested. The petition is dismissed with costs.


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