Arbitration act
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Ordinance to Amend Arbitration Act

The proposed changes in the Arbitration Act are; firstly, a timeline of nine months on declaring the final award, once the matter goes into dispute resolute. Secondly, a cap on the fees of the arbitrator. The arbitrator can seek an extension from the High Court, but the court can debar the arbitrator from taking up fresh cases for a certain period.

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