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Contract Labor (Regulation and Abolition) Act, 1970


32. Grant of temporary certificate of registration and license

(1) Where conditions arise in an establishment requiring the employment of contract labor immediately and such employment is estimated to last for not more than fifteen days, the principal employer of the establishment or the contractor, as the case may be, may apply for a temporary certificate of registration or license to the registering officer, or the licensing officer, as the case may be, having jurisdiction over the area in which the establishment is situated.

(2) The application for such temporary certificate of registration or license shall be made in triplicate in Forms VIII and X respectively and shall be accompanied by a 5[demand draft drawn in favor of the Pay and Accounts Officer, Office of the Chief Labor Commissioner (Central), New Delhi] showing the payment of appropriate fees and in the case of license the appropriate amount of security also.

(3) On receipt of the application, complete in all respects, and on being satisfied either on affidavit by the applicant or otherwise that the work in respect of which the application has been made would be finished in a period of fifteen days and was of a nature which could not but be carried out immediately, the registering officer or the licensing officer, as the case may be, shall forthwith grant a certificate of registration in Form IX or a license in Form XI, as the case may be, for a period of not more than fifteen days.

(4) Where a certificate of registration or license is not granted , the reasons therefor shall be recorded by the registering officer or the licensing officer, as the case may be.

(5) On the expiry of the validity of the registration certificate the establishment shall cease to employ in the establishment contract labor in respect of which the certificate was given.

(6) The fees to be paid for the grant of the certificate of registration under sub-rule (3) shall be as specified below:

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

Rs.

(a) exceeds 20 but does not exceed 50     Rs. 30.00

(b) exceeds 50 but does not exceed 200   Rs. 60.00

(C) exceeds 200                                    Rs. 90.00

(7) The fees to be paid for the grant of a license under sub-rule (3) shall be as specified below:

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

Rs.

(a) exceeds 20 but does not exceed 50     Rs. 15.00

(b) exceeds 50 but does not exceed 200   Rs. 60.00

(c) exceeds 200                                    Rs. 90.00

(8) The provisions of Rule 23 and Rule 24 shall apply to the refusal to grant license or to grant license under sub-rule (4) and sub rule (3) respectively.



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