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Industrial Disputes Act, 1947


33B. Power to transfer certain proceedings

(1) The appropriate government may, by order in writing and for reasons to be stated therein, withdraw any proceeding under this Act pending before a Labor Court, Tribunal or National Tribunal and transfer the same to another Labor Court, Tribunal or National Tribunal, as the case may be, for the disposal of the proceeding and the Labor Court, Tribunal or National Tribunal to which the proceedings is so transferred may, subject to special directions in the order of transfer, proceed either de novo or from the stage at which it was so transferred:

PROVIDED that where a proceeding under section 33 or section 33A is pending before a Tribunal or National Tribunal, the proceeding may also be transferred to a Labor Court.

(2) Without prejudice to the provisions of sub-section (1), any Tribunal or National Tribunal, if so authorized by the appropriate government, may transfer any proceeding under section 33 or section 33A pending before it to any one of the Labor Courts specified for the disposal of such proceedings by the appropriate government by notification in the Official Gazette and the Labor Court to which the proceedings is so transferred shall dispose of the same.



Industrial Disputes Act, 1947 Back




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