NATIONAL RESEARCH DEVELOPMENT CORPORATION Vs. PULVER ASH PROJECT LIMITED
LAWS(DLH)-2007-10-238
HIGH COURT OF DELHI
Decided on October 23,2007

NATIONAL RESEARCH DEVELOPMENT CORPORATION Appellant
VERSUS
PULVER ASH PROJECT LIMITED Respondents

JUDGEMENT

SANJAY KISHAN KAUL, J. - (1.) The parties entered into an agreement dated 01.11.1989 for licence to use, exploit and practice the know-how and the processes of manufacture of Fly-ash Bricks and to sell and vend commercially the article so manufactured, such licence to use of technology being supplied by the petitioner herein. It is the case of the petitioner that the royalty was not paid by the respondent in terms of the agreement and in view of the existence of an arbitration clause between the parties, the disputes were referred to the sole arbitration of Justice R.P.Gupta (Retd.)
(2.) The learned Arbitrator has made and published an award dated 30.6.2006 making an award of Rs.6,12,762/- in favour of the petitioner along with interest and costs.
(3.) The petitioner is still aggrieved by the award inasmuch as the arbitrator has rejected the claim of the petitioner for royalty between the period 01.4.1994 to 30.9.1996.;


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