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Industrial Disputes Act, 1947


7C. Disqualifications for the presiding officers of Labor Courts, Tribunals and National Tribunals

No person shall be appointed to, or continue in, the office of the presiding officer of a Labor Court, Tribunal or National Tribunal, if-

(a) he is not an independent person; or

(b) he has attained the age of sixty-five years.]



Industrial Disputes Act, 1947 Back




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