Read Full Post

Setting Aside of Arbitration Award on the Grounds of Public Policy

Section 34 of the Arbitration Act, 1996 provides for filing application to set aside an Arbitral Award by the Court. Section 34 enumerates the grounds on which an arbitral award may be set aside by the Court and one the grounds states that an arbitral award may be set aside if it is in conflict with the public policy of India.

Companies Act, Company Law, Delhi High Court, Laws, Legal Advice, Legal News, Legal Views, Supreme Court