Arbitration – Sample Draft Agreements

Posted By VakilNo1 On Wednesday, March 20th, 2013 With 2 Comments

Arbitration – Sample Draft Agreements

Arbitration – Sample Draft Agreement, Agreement of Reference to two arbitrators, Arbitration Agreement  for  common arbitrator, Notice Of Revocation Of Agreement

Sr No. Name of Form

Name of Form

1 Agreement of Reference to two arbitrators
2 Agreement of reference to a common arbitrator
3
Arbitration agreement between three partners
4
Agreement For Reference To Three Arbitrators
5
Appointment Of Sole Arbitrator On Default Of Other Party
6
Notice Of Revocation Of Agreement To Arbitrate
7
Notice Of Revocation To Arbitrator
8
Award By An Arbitral Tribunal
9
Award (Made On Reference By Court)
10
Form Of Agreement For Reference To Two Arbitrators
11
Arbitration agreement among members of HUF.
12
Form Of Agreement For Reference To Three Arbitrators
13
Form Of Agreement To Refer The Dispute To One Arbitrator
14
Agreement Of Reference Between Members Of HUF
15
Agreement To Refer Dispute To One Arbitrator
16
Agreement To Refer Dispute To One Arbitrator
17
Agreement For Reference To Two Arbitrators
18
Agreement For Reference To Arbitration Between Partners
19
Form Of Arbitration Clause In An Agreement
20
Notice To Arbitrator
21
Notice By Arbitrator
Displaying 2 Comments
Have Your Say
  1. Kindly help to provide the judgement with respect to the cases wherein the jursidiction clause is not mentioned. Further in case the cause of action has arisen at Delhi and the arbitration clause is silent on the place of the jursidiction can the proceedings be initated at chandigarh.

  2. Mohammed Rafeeq says:

    My friend engineer/contractor he is taking one turnkey project residential building. He and owner between writing a agreement for construction of building. The owner is not paying amount my friend aprouch to court for arbitation. But respodent lawyer asking stamp duty. It is required or not required please inform us.

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