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


FORM XXIV : RETURN TO BE SENT BY THE CONTRACTOR TO THE LICENSING OFFICER

[Rule 82(1)]

Half-Year-Ending _________________________

1. Name and address of the contractor

2. Name and address of the establishment

3. Name and address of the principal employer

4. Duration of contract : From ____________

to _________________________________

5. No. of days during the half-year on which-

(a) the establishment of the principal employer had worked;

(b) the contractor's establishment had worked;

6. Maximum number of contract labor employed on any day during the half year:

Men Women Children Total

7. (i) Daily hours of work and spread over-

(ii)(a) Whether weekly holiday observed and on what day-

(b) if so, whether it was paid for-

(iii) No. of man-hours of overtime worked-

8. Number of man-days worked by-

Men Women Children Total

9. Amount of wages paid-

Men Women Children Total

10. Amount of deductions from wages, if any -

Men Women Children Total

11. Whether the following have been provided-

(i) Canteen

(ii)Rest-rooms

(iii)Drinking-water

(iv) Creches

(v) First-aid

( If the answer is 'yes' state briefly standards provided)

Place ____________________ Signature of Contractor

Date _____________________



 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