BANWARI LAL RADHE MOHAN Vs. PUNJAB STATE CO OP SUPPLY AND MARKETING FEDERATION LIMITED
LAWS(DLH)-1983-5-19
HIGH COURT OF DELHI
Decided on May 02,1983

BANWARI LAL RADHEY MOHAN Appellant
VERSUS
PUNJAB STATE CORPORATIVE SUPPLY AND MARKETING FEDERATION LIMITED Respondents


Cited Judgements :-

RITES LIMITED VS. JMC PROJECTS INDIA LTD [LAWS(DLH)-2009-3-68] [REFERRED TO]
NATIONAL AGRICULTUREAL MARKETING FEDRETION OF INDIA LTD VS. ALIMENTA S A [LAWS(DLH)-2009-7-6] [REFERRED TO]
TANDAV FILM ENTERRAINMENT PVT LTD VS. FOUR FRAME PICTURES [LAWS(DLH)-2009-12-167] [REFERRED TO]
U P STATE SUGAR CORPORATION LTD VS. A T V PROJECTS INDIA LTD [LAWS(ALL)-1997-11-49] [REFERRED TO]
WEE AAR CONSTRUCTIVE BUILDERS VS. SIMPLEX CONCRETE PILES INDIA LTD [LAWS(DLH)-2010-2-376] [REFERRED TO]
SHYAM TELECOM LTD VS. A.R.M. LTD [LAWS(DLH)-2008-5-395] [REFERRED TO]
MARUTI UDYOG LIMITED VS. COMPETENT MOTOR [LAWS(DLH)-1987-12-20] [REFERRED]
N C BHALLA VS. R C BHALLA [LAWS(DLH)-1990-7-28] [REFERRED]
EAST INDIA HOTELS LIMITED VS. JYOTI PRIVATE LIMITED [LAWS(DLH)-1996-7-122] [REFERRED]
RATTAN LAL VS. KRISHAN KUMAR [LAWS(DLH)-2001-9-227] [REFERRED]
CANBANK FINANCIAL SERVICES LTD VS. HARYANA PETROCHEMICALS LTD [LAWS(DLH)-2008-5-368] [REFERRED TO]
HARDAYAL SINGH VS. JOGINDER SINGH [LAWS(DLH)-2008-11-53] [REFERRED TO]
HARDAYAL SINGH VS. JOGINDAR SINGH [LAWS(DLH)-2008-12-45] [REFERRED TO]
MARUTI CLEAN COAL AND POWER LIMITED VS. KOLAHAI INFOTECH PVT. LTD. AND ORS. [LAWS(DLH)-2010-5-225] [REFERRED TO]


JUDGEMENT

- (1.)DELHI High Court Act, S.10 An appeal barred under Section 39 of the Arbitration Act cannot be maintained under Section 10 of the High Court Act. Arbitration Act, S.39- Section 10 of the High Court Act docs not repeal Section 39 of the Arbitration Act. An appeal barred under Section 39 cannot be maintained under Section 10 of the DELHI High Court Act.
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