SEEMAX CONSTRUCTION PVT.LTD. Vs. EXECUTIVE ENGINEER, H.P.KRISHI VISHVAVIDAYALAYA, PALAMPUR
LAWS(HPH)-1997-6-30
HIGH COURT OF HIMACHAL PRADESH
Decided on June 06,1997

SEEMAX CONSTRUCTION PVT.LTD. Appellant
VERSUS
EXECUTIVE ENGINEER, H.P.KRISHI VISHVAVIDAYALAYA, PALAMPUR Respondents

JUDGEMENT

P.K.PALLI,J. - (1.)The award has been received by this Court for making it the rule of the Court. Objections have been filed by the Himachal Pradesh Krishi Vishvavidalaya under sections 30 and 33 of the Arbitration Act with the prayer to set aside the award and remit the matter for fresh decision in accordance with law. Reply to the objections has been filed by the claimant followed by rejoinder by the objector.
(2.)After framing of the issues on May 7, 1977, the learned Counsel for the parties stated that they would rely on the record of the arbitration proceedings in support of their objections and reply No evidence has been placed by them on record and consequently, the case comes up for final disposal.
(3.)While opening his address for the objector, Mr. Bhogal, learned Counsel contends that the work related to the construction of College for Vetenary and Animal Science Department at University campus, Palampur and a formal agreement came to be executed between the parties which was No. 10 of 1987 -88 Clause 25 of the said agreement pertains to arbitration in case of any dispute


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