V. R. GLOBAL PVT. LTD. Vs. UNION OF INDIA
LAWS(GAU)-2018-11-142
HIGH COURT OF GAUHATI
Decided on November 16,2018

V. R. Global Pvt. Ltd. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN, J. - (1.) Heard Mr M Biswas, learned counsel for the petitioner and Mr B Sarma, learned Standing Counsel, Railways for the respondents.
(2.) This is an application under Section 11 of the Arbitration and Conciliation Act, 1996 (1996 Act) for appointment of arbitrator.
(3.) Case of the petitioner is that it is a private limited company incorporated under the Companies Act, 1956 and having its registered office at Kolkata. Petitioner is engaged in various contract works under the respondents, i.e., NF Railways, Maligaon,;


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