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

Industrial Disputes Act, 1947


25. Prohibition of financial aid to illegal strikes and Lockouts

No person shall knowingly expend or apply any money in direct furtherance or support of any illegal strike or lock-out.



Industrial Disputes Act, 1947 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