UNION OF INDIA Vs. SHRING CONSTRUCTION COMPANY PVT LTD
LAWS(SC)-2006-10-80
SUPREME COURT OF INDIA (FROM: UTTARAKHAND)
Decided on October 17,2006

UNION OF INDIA Appellant
VERSUS
SHRING CONSTRUCTION COMPANY PRIVATE LIMITED Respondents


Referred Judgements :-

STATE OF GOA VS. WESTERN BUILDERS [REFERRED TO]





JUDGEMENT

- (1.)Leave granted.
(2.)The short question involved in this appeal is whether Section 14 of the Limitation is applicable to the Arbitration and Conciliation Act, 1996 ( hereinafter to be referred to as the "Act ") or not
(3.)This appeal is directed against the judgment and order passed by the Division Bench of High Court of Uttaranchal at Nainital in First Appeal No.67 of 2005 on 17.8.2005 whereby the Division Bench has affirmed the order dated 6.8.2005 passed by the District Judge, Dehradun in Arbitration Case No.170 of 2005 dismissing the application filed by the appellant under Section 34 of the Act for setting aside the arbitral award on account of being barred by time.


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