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Industrial Disputes Act, 1947


25Q. Penalty for lay-off and retrenchment without previous permission

Any employer who contravenes the provisions of section 25M or 143[* * *] section 25N shall be punishable with imprisonment for a term which may extend to one month, or with fine which may extend to one thousand rupees, or with both.



Industrial Disputes Act, 1947 Back




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