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Industrial Employment (Standing Orders) Act, 1946


FORM IV

[Rule 7A(1)]

(To be furnished in respect of each clause appealed against, separately)

(1) Draft of the Standing Order under appeal as submitted by the employers.

(2) Objection made/modifications suggested, if any, to the draft standing order under appeal, by the trade union/representatives of workmen.

(3) Standing order under appeal, as certified by the certifying officers

(4) Grounds of appeal by the employers/trade unions/workmen’s representatives.]



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