Skip to content


Matulal Dalmia Vs. Ramkissendas Madan Gopal - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in69Ind.Cas.568
AppellantMatulal Dalmia
RespondentRamkissendas Madan Gopal
Excerpt:
award - validity challenged on ground that there was no submission to arbitration--procedure--arbitration act (ix of 1899), section 14, application of. - 1. we are of opinion that the question which arises in this matter should he decided in a regular suit. we, therefore, allow this appeal, set aside the order of the court below and dismiss the application. the costs of these proceedings will be costs in the suit, mr. banerjee for the appellant undertakes that the award will not be enforced for a month from this date.
Judgment:

1. We are of opinion that the question which arises in this matter should he decided in a regular suit. We, therefore, allow this appeal, set aside the order of the Court below and dismiss the application. The costs of these proceedings will be costs in the suit, Mr. Banerjee for the appellant undertakes that the award will not be enforced for a month from this date.


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