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Contract Labor (Regulation and Abolition) Act, 1970


8[FORM V-A : APPLICATION FOR ADJUSTMENT OF SECURITY DEPOSIT

[Rule 24(1A)]

Name and address of the contractor

No. and date of license

Date of expiry of previous license

Whether the license of the contractor was suspended or revoked

(1)

(2)

(3)

(4)

 

 

 

 

 

5 [No. and date of the demand draft of the security deposit in respect of the previous license ]

Amount of previous security deposit

5 [No. and date of the demand draft of the balance of security deposit , if any, required on the fresh contract]

(5)

(6)

(7)

 

 

 

 

No. and date of certificate of registration of the establishment in relation to which the new license is applied for

Name and address of the principal employer

Particulars of fresh contract

Remarks

(8)

(9)

(10)

(11)

 

 

 

 

Place:

Date: Signature of the Applicant



Contract Labor (Regulation and Abolition) Act, 1970 Back




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