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Contract Labor (Regulation and Abolition) Act, 1970


6. Appointment of registering officers

The appropriate government may, by an order notified in the Official Gazette-

(a) appoint such persons, being Gazetted Officers of government, as it thinks fit to be registering officers for the purpose of this chapter; and

(b) define the limits, with in which a registering officer shall exercise the powers conferred on him by or under this Act.



Contract Labor (Regulation and Abolition) Act, 1970 Back




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