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Industrial Disputes Act, 1947


Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

2A

Dismissal, etc., of an individual workman to be deemed to be an industrial dispute

Chapter II 

Authorities Under This Act

3

Works Committee

4

Conciliation officers

5

Boards of Conciliation

6

Courts of Inquiry

7

Labor Courts

7A

Tribunals

7B

National Tribunals

7C

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

8

Filling of vacancies

9

Finality of orders constituting Boards, etc.

Chapter IIA 

Notice Of Change

9A

Notice of change

9B

Power of government to exempt

Chapter III 

Reference Of Disputes To Boards, Courts Or Tribunals

10

Reference of disputes to Boards, courts or Tribunals

10A

Voluntary reference of disputes to arbitration

Chapter IV 

Procedure, Powers And Duties Of Authorities

11

Procedure and powers of conciliation officers, Board, courts and Tribunals and National Tribunals

11A

Powers of Labor Court Tribunal, and National Tribunal to give appropriate relief in case of discharge or dismissal of workmen

12

Duties of conciliation officers

13

Duties of Board

14

Duties of courts

15

Duties of Labor Courts, Tribunals and National Tribunals

16

Form of report or award

17

Publication of report and award

17A

Commencement of the award

17B

Payment of full wages to workman pending proceedings in higher courts

18

Persons on whom settlements and awards are binding

19

Period of operation of settlements and awards

20

Commencement and conclusion of proceedings

21

Certain matters to be kept confidential

Chapter V

Strikes And Lock-Outs

22

Prohibition of strikes and Lockouts

23

General prohibition of strikes and Lockouts

24

Il-legal strikes and Lockouts

25

Prohibition of financial aid to illegal strikes and Lockouts

Chapter VA 

Lay-Off And Retrenchment

25A

Application of sections 25C to 25E

25B

Definition of continuous serviceDefinition of continuous service

25C

Right of workmen laid-off for compensation

25D

Duty of an employer to maintain muster rolls of workmen

25E

Workmen not entitled to compensation in certain cases

25F

Conditions precedent to retrenchment of workmen

25FF

Compensation to workmen in case of transfer of undertakings

25FFA

Sixty days' notice to be given of intention to close down any undertaking

25FFF

Compensation to workmen in case of closing down of undertakings

25G

Procedure for retrenchment

25H

Re-employment of retrenched workmen

25-I

Recovery of moneys due from employers under this Chapter

25J

Effect of laws inconsistent with this Chapter

Chapter VB 

Special Provisions Relating To Lay-Off, Retrenchment And Closure In Certain Establishments

25K

Application of Chapter V-B

25L

Definitions

25M

Prohibition of lay-off

25N

Conditions precedent to retrenchment of workmen

25-O

Procedure for closing down an undertaking

25P

Special provision as to restarting of undertakings closed down before commencement of the Industrial Disputes (Amendment) Act, 1976

25Q

Penalty for lay-off and retrenchment without previous permission

25R

Penalty for closure

25S

Certain provisions of Chapter V-A to apply to an industrial establishment to which this Chapter applies

Chapter VC 

Unfair Labour Practices

25T

Prohibition of unfair labor practice

25U

Penalty for committing unfair labor practices

Chapter VI 

Penalties

26

Penalty for illegal strikes and Lockouts

27

Penalty for instigation, etc.

28

Penalty for giving financial aid to illegal strikes and Lockouts

29

Penalty for breach of settlement or award

30

Penalty for disclosing Confidential information

30A

Penalty for closure without notice

31

Penalty for other offences

Chapter VII 

Miscellaneous

32

Offence by companies, etc.

33

Conditions of service, etc., to remain unchanged under certain circumstances during pendency of proceedings

33A

Special provision for adjudication as to whether conditions of service, etc, changed during pendency of proceedings

33B

Power to transfer certain proceedings

33C

Recovery of money due from an employer

34

Cognizance of offences

35

Protection of persons

36

Representation of parties

36A

Power to remove difficulties

36B

Power to exempt

37

Protection of action taken under the Act

38

Power to make rules

39

Delegation of powers

40

Power to amend Schedules

The First

Schedule 

Industries Which May Be Declared To Be Public Utility Services Under Sub-Clause (Vi) Of Clause (N) Of Section 2

The Second

Schedule 

Matters Within The Jurisdiction Of Labour Courts

The Third

Schedule 

Matters Within The Jurisdiction Of Industrial Tribunals

The Fourth

Schedule 

Conditions Of Service For Change Of Which Notice Is To Be Given

The Fifth

Schedule

Unfair Labour Practices

 

Foot Notes

 [Act No. 14 of Year 1947 dated 11th. March, 1947]

An Act to make provision for the investigation and settlement of industrial disputes, and for certain other purposes

WHEREAS it is expedient to make provision for the investigation and settlement of industrial disputes, and for certain other purposes hereinafter appearing:

It is hereby enacted as follows: -



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