DHARMARATNAKARA RAI Vs. BHASKAR RAJU
LAWS(SC)-2020-2-50
SUPREME COURT OF INDIA
Decided on February 14,2020

Dharmaratnakara Rai Appellant
VERSUS
Bhaskar Raju Respondents


Referred Judgements :-

SMS TEA ESTATES PVT LTD VS. CHANDMARI TEA CO PVT LTD [REFERRED TO]



Cited Judgements :-

ODISHA STATE ROAD TRANSPORT CORPORATION VS. ARSS BUS TERMINAL PVT. LTD. [LAWS(ORI)-2021-7-19] [REFERRED TO]
GOVINDARAJU VS. NARASAMMA [LAWS(KAR)-2021-3-202] [REFERRED TO]
SHANGHAI ELECTRIC GROUP CO LTD VS. RELIANCE INFRASTRUCTURE LTD [LAWS(DLH)-2022-7-43] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Heard the learned counsel for the parties.
(3.)By way of present appeal, the appellants challenge the judgment and order dated 1.12.2014, passed by the single judge of the High Court of Karnataka at Bangalore in Civil Miscellaneous Petition No. 167 of 2013 whereby, Justice L. Sreenivasa Reddy, former judge of the High Court of Karnataka, was appointed as Arbitrator to conduct arbitration proceedings at the Arbitration Centre, Bangalore, as per the Arbitration and Conciliation Act, 1996 (hereinafter referred to as "the Arbitration Act") read with the Arbitration Central Rules.
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