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IALM - Certified Labour Laws & Employment Compliance Practitioner
By Surya Prabha, Faculty, Indian Academy of Law & Management

Employment law has become increasingly complex over the past number of years and there are many pieces of major employment legislation in India. The need for organizations to ensure compliance with legislation is greater than ever, as the level of claims, inspections and fines are increasing each year. These significant increases in employment legislation, is posing major challenges for employers.

Labour or Industrial or Employment laws are enacted by the Government to provide economic and social justice to the workers in different industries. Generally these laws provide guidelines to the employers to deal with the matters of wages, working conditions and social security, equality and many other aspects of employee and employment. A comprehensive understanding of the labour law regarding both employees and employers' rights is necessary for Lawyers and Management. The importance of labour or employment laws is unquestionable. They play a key role in providing employees and employers with their respective duties and responsibilities, and thus provide structure to the workplace.

Labour Laws ensure that employers provide equal opportunities to applicants regardless of differences, is one of the biggest ways labour laws are beneficial to the workforce. In addition, it gives employees a right to voice out concerns regarding working conditions, benefits and other important aspects of their employment. It also helps employees to make informed decisions. Labour and employment laws outline the employers' obligations. It encompasses important aspects like recruitment, hiring, training, retaining and dismissing employees. The law upholds fairness, and requires employers to provide prospective workers with opportunities despite differences in race, creed and sex, among others. Basically, the law serves as a guide in many important processes.

The laws are important for small businesses and big companies alike. It gives them structure and order. It guides employers to make sound decisions in areas as vital as payroll, bookkeeping and accounting. Employment attorneys encounter a wide variety of issues related to the governance and structure of employment relationships in non-union workplaces. Some of these issues include wage and hour standards, discrimination, workplace safety and health, pensions and benefits, and workers' compensation. In addition, they may also deal with some issues that are typically considered to be part of labor law practice.

Employers and managers of the company should not overlook critical employer obligations. It is job of Legal Department and HR department of the company to keep itself updated on the latest labor law changes to protect the organization from government fines and supports company's defense in the event of a lawsuit.

Big companies, small business owners, HR professionals and recruiters should follow labor and employment issues in the news and work on the relevant changes on a regular basis.

Course Duration: 3 months
Each IALM course starts every Saturday. Students can register online for the course anytime.

This online practical guide to labour laws will give you details of important labour laws and its compliance strategies for organizations in India. This course is very useful for Industrial Relations Professionals, Employment Lawyers and Practitioners, Labour Union Leaders, Law Students, Law Graduates, Lawyers, HR Managers and Managers, or anyone who wants to establish and run business in India.

Course Modules:

  • Module 1: Introduction
    • History
    • Purpose of labour laws
    • Labour law provisions under Constitution?

  • Module 2: Laws related to welfare and protection of Employee
    • The Employees' Provident Fund & Miscellaneous Provisions Act, 1952
    • The Employees' State Insurance Act, 1948
    • The Payment of Gratuity Act, 1972
    • Labour Welfare Fund, 1953
    • Online Test: Multiple Choice Questions

  • Module 3: Laws related to Women
    • The Maternity Benefit Act, 1961
    • The Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013
    • Online Test: Multiple Choice Questions

  • Module 4: Laws related to Wages
    • The Payment of Bonus Act, 1965
    • Equal Remuneration Act, 1976
    • The Payment of Wages Act, 1936
    • Online Test: Multiple Choice Questions

  • Module 5: Laws related to work and working condition
    • The Contract Labour (Regulation & Abolition) Act, 1970
    • The Employment Exchanges (Compulsory Notification of Vacancies) Act, 1959
    • Online Test: Multiple Choice Questions

  • Module 6: Laws relating to administration and fire fighting
    • Shops & Establishments Act (Bombay Shops & Establishments Act, 1948)
    • Industrial Dispute Act, 1947
    • Online Test: Multiple Choice Questions

  • Module 7: Important Case Laws
    • Shops & Establishments Act
    • Industrial Dispute Act, 1947
    • The Payment of Gratuity Act, 1972
    • The Employees' Provident Fund & Miscellaneous Provisions Act, 1952
    • The Employees' State Insurance Act, 1948, Contract Labour (Regulation and Abolition) Act, 1970
    • Payment of Bonus Act, 1965
    • Equal Remuneration Act, 1976
    • The Payment of Wages Act, 1936
    • The Maternity Benefit Act, 1961
    • The POSH Act, 2013

Course Fees:

  • Rs. 10,000/-

Payment through Credit & Debit Cards, Cheque, Demand Draft, Cash, Wire Transfer - NEFT

More information can be obtained from:
www.ialm.academy/course/a-practical-guide-to-labour-laws-2/

Contact:
Indian Academy of Law & Management (IALM)
81, National Park, Lajpat Nagar - IV
New Delhi - 110 024, India
Phone: +91-11-41729178
Email: registrar@ialm.academy
Website: www.ialm.academy

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