OM PRAKASH RAHEJA Vs. SURESH CHANDRA KEDAWAT
LAWS(RAJ)-2019-9-217
HIGH COURT OF RAJASTHAN
Decided on September 20,2019

Om Prakash Raheja Appellant
VERSUS
Suresh Chandra Kedawat Respondents

JUDGEMENT

Alok Sharma - (1.) This application under Section 29A(4) of the Arbitration and Conciliation Act, 1996 (hereafter 'the Act of 1996') has been filed for extension of time for passing the award.
(2.) The facts of the case are that on an arbitration application No. 36/2016 decided on 19-5-2017 Justice Mahesh Bhagwati was appointed as sole Arbitrator to resolve the disputes between the parties. Justice Mahesh Bhagwati issued notices for appearance of parties on 1-6-2017, the first meeting of the parties took place on 23-6-2017 and the claimant was asked to file his claim on 12-7-2017.
(3.) The non claimant prayed for staying the arbitration proceedings, which was declined by the sole Arbitrator and the next dated was fixed as 12-8-2017 to file the reply or a to seek a stay order from the High Court. On 12-8-2017, neither the non claimant appeared before the sole Arbitrator nor he filed reply to the claim. Reply to the claim was however filed by the non claimant on 19-9-2017. On 10-10-2017, the claimant filed proposed issues. However, the sole Arbitrator Justice Mahesh Bhagwati then recused himself from the proceedings because of what he perceived to be arrogant, rude and obnoxious behaviour of the non claimant.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.