VELUGUBANTI HARI BABU Vs. PARVATHINI NARASIMHA RAO & ANR.
LAWS(SC)-2016-7-32
SUPREME COURT OF INDIA
Decided on July 13,2016

Velugubanti Hari Babu Appellant
VERSUS
Parvathini Narasimha Rao And Anr. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal is filed by the appellant against the final judgment and order dated 13.02.2015 passed by the High Court of Judicature at Hyderabad for the State of Telangana and the State of Andhra Pradesh in Arbitration Application No. 79 of 2014 whereby the High Court allowed the application filed by the respondents herein under Section 11(5) & (6) of the Arbitration and Conciliation Act, 1996 (hereinafter referred to as "the Act") and appointed the sole arbitrator to decide the disputes alleged to have arisen between the parties in relation to MoU dated 27.05.2013 and further directed the arbitrator to decide the legality and validity of the MoU by taking evidence.
(3.) Facts of the case lie in a narrow compass. They, however, need mention in brief to appreciate the short controversy involved in the appeal.;


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