AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Industrial Employment (Standing Orders) Act, 1946


12. Oral evidence in contradiction of standing orders not admissible

No oral evidence having the effect of adding to or otherwise varying or contradicting standing order as finally certified under this Act shall be admitted in any court.



Industrial Employment (Standing Orders) Act, 1946 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys