AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Contract Labor (Regulation and Abolition) Act, 1970


26. Fees

(1) The fees to be paid for the grant of a certificate of registration under section 7 shall be as specified below:

If the number of workmen proposed to be employed on contract on any day-

(a) is 20                                              Rs. 60

(b) exceeds 20 but does not exceed 50     Rs. 150

(c) exceeds 50 but does not exceed 100   Rs. 300

(d) exceeds 100 but does not exceed 200 Rs. 600

(e) exceeds 200 but does not exceed 400 Rs. 1200

(f) exceeds 400                                     Rs. 1500

(2) The fees to be paid for the grant of a license under section 12 shall be as specified below:

If the number of workmen employed by the contractor on any day-

          (a) is 20                                              Rs. 15

(b) exceeds 20 but does not exceed 50     Rs. 37.50

(c) exceeds 50 but does not exceed 100   Rs. 75

(d) exceeds 100 but does not exceed 200 Rs. 150

(e) exceeds 200 but does not exceed 400 Rs. 300

(f) exceeds 400                                     Rs. 375.]



Contract Labor (Regulation and Abolition) Act, 1970 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys