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Industrial Disputes Act, 1947


30. Penalty for disclosing Confidential information

Any person who willfully discloses any such information as is referred to in section 21 in contravention of the provisions of that section shall, on complaint made by or on behalf of the trade union or individual business affected, be punishable with imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.



Industrial Disputes Act, 1947 Back




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