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Contact Labour (Regulation and Abolition) Act, 1970

[Act No. 37 of Year 1970, dated 5th. September, 1970]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, commencement and application

2

Definitions

Chapter II

The Advisory Boards

3

Central Advisory Board

4

State Advisory Board

5

Power to constitute committees

Chapter III

Registration Of Establishments Employing Contract Labour

6

Appointment of registering officers

7

Registration of certain establishments

8

Revocation of registration in certain cases

9

Effect of non-registration

10

Prohibition of employment of contract

Chapter IV

Licensing Of Contractors

11

Appointment of licensing officers

12

Licensing of contractors

13

Grant of licenses

14

Revocation, suspension and amendment of licenses

15

Appeal

Chapter V

Welfare And Health Of Contract Labour

16

Canteens

17

Rest-rooms

18

Other facilities

19

First-aid facilities

20

Liability of principal employer in certain cases

21

Responsibility for payment of wages

Chapter VI

Penalties And Procedure

22

Obstructions

23

Contravention of provisions regarding employment of contract labor

24

Other offences

25

Offences by companies

26

Cognizance of offences

27

Limitation of prosecutions

Chapter VII

Miscellaneous

28

Inspecting staff

29

Registers and other records to be maintained

30

Effect of laws and agreements inconsistent with this Act

31

Power to exempt in special cases

32

Protection of action taken under this Act

33

Power to give directions

34

Power to remove difficulties

35

Power to make rules

Contract Labour (Regulation And Abolition) Central Rules, 1971

Chapter I

Preliminary

1

Short title and commencement

2

Definitions

Chapter II

Central Board

3

The Board shall consist of the following members

4

Terms of office

5

Resignation

6

Cessation of membership

7

Disqualification for membership

8

Removal from membership

9

Vacancy

10

Staff

11

Allowances of members

12

Disposal of business

13

Meetings

14

Notice of meetings and list of business

15

Quorum

16.    

Committees of the Board

Chapter III

Registration And Licensing

17

Manner of making application for registration of establishments

18

Grant of certificate of registration

19

Circumstances in which application for registration may be rejected

20

Amendment of certificate of registration

21

Application for a license

22

Matters to be taken into account in granting or refusing a license

23

Refusal to grant license

24

Security

25

Forms and terms and conditions of license

26

Fees

27

Validity of the license

28

Amendment of the license

29

Renewal of license

30

Issue of duplicate certificate of registration or license

31

Refund of security

32

Grant of temporary certificate of registration and license

Chapter IV

Appeals And Procedure

Chapter V

Welfare And Health Of Contract Labour

Chapter VI

Wages

Chapter VII

Registers And Records And Collections Of Statistics

Form I

Application For Registration Of Establishments Employing Contract Labour

Form II

Certificate Of Registration

Form III

Register Of Establishments

Form IV

Application For Licence

Form V

Form Of Certificate By Principal Employer

Form V-A

Application For Adjustment Of Security Deposit

Form VI

Government Of India Office Of Licensing Officer

Form VI-A

Notice Of Commencement / Completion Of Contract Work

Form VI-B

Notice Of Commencement/Completion Of Contract Work

Form VII

Application For Renewal Of Licence

Form VIII

Application For Temporary Registration Of Establishments Employing Contract Labour

Form IX     

Temporary Certificate Of Registration

Form X

Application For Temporary Licence

Form XI

Office Of The Licensing Officer

Form XII

Register Of Contractors

Form XIII

Register Of Workmen Employed By Contractor

Form XIV

Employment Card

Form XV

Service Certificate

Form XVI

Muster Roll

Form XVII

Register Of Wages

Form XVIII 

Form Register Of Wages - Cum- Muster Roll

Form XIX

Wage Slip

Form XX

Register Of Deductions For Damage Or Loss

Form XXI

Register Of Fines

Form XXII

Register Of Advances

Form XXIII

Register Of Overtime

Form XXIV

Return To Be Sent By The Contractor To The Licensing Officer

Form XXV

Annual Return of Principal Employer to be Sent to The Registering Officer

Contract Labour (Regulation And Abolition) Central Rules, 1971: Construction And Maintenance Of Creches

1

Locations

2

Building

3

Accommodation

4

Amenities

5

Equipment

6

Staff

7

Working hours

8

Medical attention

9

Maintenance of records

10

Inspection of Creche

Form A

Form for Recording the Result of Medical Examination of Children Attending Creches

Form B

Form for Recording Particulars of Children attending the creches

An Act to regulate the employment of contract labor in certain establishments and to provide for its abolition in certain circumstances and for matters connected therewith

Be it enacted by Parliament in the Twenty-first Year of the Republic of India as follows:

Comment: Object of the Act is to regulate and to improve the conditions of service of contract labor and not merely to abolish contract labor.



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