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

Factories Act, 1948


81. Payment in advance in certain cases

A worker who has been allowed leave for not less than four days, in the case of an adult, and five days, in the case of a child, shall before his leave begins, be paid the wages due for the period of the leave allowed.



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