BURN STANDARD CO LTD Vs. MC DERMOTT INTERNATIONAL INC
LAWS(CAL)-1996-9-28
HIGH COURT OF CALCUTTA
Decided on September 10,1996

BURN STANDARD CO.LTD. Appellant
VERSUS
MC DERMOTT INTERNATIONAL INC. Respondents




JUDGEMENT

- (1.)The Court: By this application under sections 5, 11, 12, 33 and 41 of the Arbitration Act 1940, the petitioner has sought various reliefs. The facts leading to the present application may briefly be stated.
(2.)The petitioner and the first respondent entered into a technical collaboration agreement dated 25th September, 1984 and its addendum dated 20th December, 1984. The said agreement contains an arbitration clause. The claims, disputes and/or controversies having arisen between them the same have been referred for adjudication by the arbitral tribunal appointed by the International Chamber of Commerce, the fifth respondent herein, in terms of the said arbitration clause.
(3.)The Chairman and members of the said arbitral tribunal ("the said tribunal" for short) are respectively the second, third and fourth respondents herein.
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