The High Court of Orissa Arbitration Centre
The High Court of Orissa Arbitration Centre was inaugurated on 18.10.2014........
Welcome to Orissa Arbitration Centre(OAC).

Aboutus

The High Court of Orissa Arbitration Centre (OAC) ensures resolution of disputes by resorting to Arbitration which is inexpensive and time effective. The Rules framed by the Orissa High Court namely “The High Court of Orissa Arbitration Centre (Internal Management) Rules, 2014”, “The High Court of Orissa Arbitration Centre (Arbitration Proceedings) Rules, 2014” and “The High Court of Orissa Arbitration Centre (Administrative Cost and Arbitrators’ Fees) Rules, 2014” are aimed at regulating the internal management and administrative affairs of the Centre as well as the Arbitration Proceedings conducted in the Centre so as to afford an easy and accessible avenue to the litigating parties to resort to Arbitration. There are provisions in the Rules for emergency Arbitration to meet urgent needs of the parties, summary procedure, consolidation of proceedings, joinder of additional parties etc. The Rules also provide for referring the dispute to MED-ARB so as to enable the parties to resolve their disputes amicably through mediation and conciliation. The Centre is under the control of the Arbitration Committee with Hon’ble the Chief Justice of the Orissa High Court as its Chairperson. The Centre has a panel of Arbitrators who are efficient and well experienced. There is an Advisory Council consisting of senior, experienced and dedicated Advocates to render timely advice to the Centre and assistance to the Arbitral Tribunal when called upon or requested.