Skip to content


Thakur Sankar Prosad Singh Vs. Ganesh NaraIn Brizlal Ltd. and ors. - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtKolkata High Court
Decided On
Case NumberAward Case No. 57 of 1980
Judge
Reported inAIR1980Cal324
ActsArbitration Act, 1940 - Section 28(2)
AppellantThakur Sankar Prosad Singh
RespondentGanesh NaraIn Brizlal Ltd. and ors.
Appellant AdvocateGour Roy Chowdhury, Adv.
Respondent AdvocatePuspa Choucharia, Adv.
DispositionApplication dismissed
Excerpt:
- .....singh.sd/- rama sankar singh.director. (in hindi).' 3. from that letter it is quite clear that the parties agreed to extend the time for making the award by the arbitrator and the only point which mr. roy chowdhury tried to eanvass is that the arbitrator has not mentioned the said letter. in his minute or in the award and, therefore, it must be held that the award was made beyond time. i am unable to accept the said contention as from the conduct of the parties when the said letter agreeing to extend the time by the arbitrator is not disputed and which has come into existence after the meeting held on the llth april 1979 as recorded in the said letter itself the award must be held to be valid and binding on the parties and the meeting out of time is extended by the arbitrator with the.....
Judgment:

THE COURT

Salil K. Roy Chowdhury, J.

1. This is an application for setting aside an award inter alia on the ground that the award is alleged to have been made beyond time.

2. Mr. Gour Roy Chowdhury, appearing for the petitioner submitted in his usual fairness that the award being out of time and the arbitrator being functus officio the award must be said to be bad and must be set aside. Whereas, Mrs. Puspa Choucharia appearing for the respondent pointed out to a letter written by both the parties which is annexed to the affidavit of Niranjan Lal Todi affirmed on the 14th day of May, 1980, at page 43 being the affidavit in opposition filedon behalf of the respondent which is set out hereunder :

'26th July, 1979 In the Matter of Arbitration

Between Messrs. Ganesh Narayan Brijlal Ltd.

v. Thakur Sankar Prasad Singh and Ors.

As agreed in the meeting held on 11th April 1979 we confirm in writing the extension of time for the Arbitrator to make and publish the award.

The time of the Arbitrator to make and publish the award is agreed to be extended till 30th September 1979 from the date of the last meeting. The extension of time up to 30th September 1979 have been agreed notwithstanding anything else contained in the minute or the said date.

For Ganesh Narayan Brijlal Ltd. Sd/- Niranjan Lal Todi.

Sd/- Thakur Sankar Prasad Singh.

Sd/- Rama Sankar Singh.

Director. (In Hindi).'

3. From that letter it is quite clear that the parties agreed to extend the time for making the award by the arbitrator and the only point which Mr. Roy Chowdhury tried to eanvass is that the arbitrator has not mentioned the said letter. In his minute or in the award and, therefore, it must be held that the award was made beyond time. I am unable to accept the said contention as from the conduct of the parties when the said letter agreeing to extend the time by the arbitrator is not disputed and which has come into existence after the meeting held on the llth April 1979 as recorded in the said letter itself the award must be held to be valid and binding on the parties and the meeting out of time is extended by the arbitrator with the consent of the parties as recorded in the said letter. Section 114 Illustration (e) applies to this case as the arbitrator is performing a judicial act in discharging his judicial function making and publishing the said award. The award is a non-speaking award and in the absence of any positive evidence it must be presumed that the arbitrator has extended the time with the consent of the parties as recorded in the said letter and, admittedly, the award has been made within the said extended time i. e., 30th September as the date up to which date the time was extended and the award dated 4th September, 1979, is within the extended timeto which the parties agreed and the arbitrator must have with the consent of the parties extended the time.

4. Therefore, I am unable to hold that the said award is bad for being made beyond time. However the Court has always the power to extend the time if and when such occasion would arise, for the ends of justice and to prevent multiplicity of proceedings. But as I find that the said award is within time and it must be held that an award made within time and it must be held that the parties in terms of Section 28, Sub-section (2), have consented to the time being extended and the arbitrator has made the award by the said consent of the parties within the extended period and, as such, there is no substance or merit in the contention made on behalf of the petitioner.

5. In that view of the matter the award must be held to be good and binding on the parties and it cannot be set aside, I need not go into the other points although raised in the petition which is usual in a hire-purchase agreement. The only point which Is alleged is the award being made out of time. But as I have held, the award has been made with the consent of both the parties extending the time by the arbitrator which makes it clear that the award is within the time in compliance with Section 28, Rule 2 of the Arbitration Act and there is no infirmity in the said award.

6. In that view of the matter, the application is dismissed.

7. There will be no order as to costs.


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