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

Factories Act, 1948


60. Restriction on double employment

No adult worker shall be required or allowed to work in any factory on any day on which he has already been working in any other factory, save in such circumstances as may be prescribed.



Factories Act, 1948 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