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Industrial Disputes (Banking and Insurance Company) Decision Act, 1955


5. Modification order to have no Effect in Certain Cases.

The provision of the modification order shall not have, and shall be deemed never to have had, any force or effect except in so far as any of such provisions has become incorporated in the award by reason of the provisions contained in Sec. 3.



Industrial Disputes (Banking and Insurance Company) Decision Act, 1955 Back




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