Singapore notified as a Convention country for the purposes of Recognition and Enforcement of Foreign Arbitral Awards

MINISTRY OF LAW, JUSTICE AND COMPANY AFFAIRS

(Legislative Department)

 

NOTIFICATION

New Delhi, the 6th July, 1999

S.O. 542 (E).-In exercise of the powers conferred by clause (b) of section 44 of the Arbitration and Conciliation Act, 1996 (26 of 1996), the Central Government, being satisfied that reciprocal provisions have been made, hereby declares the Republic of Singapore to be a territory to which the Convention on the Recognition and Enforcement of Foreign Arbitral Awards, set forth in the First Schedule to the said Act, applies for the purpose of any award of the nature referred to in that section made on or after the 11th day of October, 1960.

 

[F. No. 10/5/99-Leg.III]

T.K. VISWANATHAN, Addl. Secy.