SATYA PAL GUPTA Vs. MUNICIPAL CORPORATION OF DELHI
LAWS(DLH)-2007-12-154
HIGH COURT OF DELHI
Decided on December 14,2007

SATYA PAL GUPTA Appellant
VERSUS
MUNICIPAL CORPORATION OF DELHI Respondents

JUDGEMENT

- (1.) This is a petition under Section 11(6) of Arbitration and Conciliation Act, 1996 for appointment of an arbitrator for adjudication of disputes which have arisen between the parties.
(2.) The petitioner contended that he is a registered contractor of the respondent and was awarded a work of construction of a community hall at Matiala Village by the respondents through its Executive Engineer VI vide work order No.EE-VI/plan/TC/01-02/177 dated 14th September, 2001 and an amount of Rs.87,69,550/- was payable to the petitioner for the work awarded to him. The agreement was executed between the parties and clause 25 incorporated the arbitration agreement between the parties.
(3.) The petitioner contended that as per the terms of the agreement, the work was to start on 23rd September, 2001 and was to be completed on or before 22nd March, 2002 within six months. The petitioner started work on 23rd September, 2001 and completed on 10th November, 2004.;


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