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Minimum Wages Act, 1948


Contents

Sections

Particulars

1

Short title and extent

2

Interpretation

3

Fixing of minimum rates of wages

4

Minimum rate of wages

5

Procedure for fixing and revising minimum wages

6

Advisory committees and sub-committees [Repealed by the Minimum Wages (Amendment) Act 1957]

7

Advisory Board

8

Central Advisory Board

9

Composition of committees etc.

10

Correction of errors

11

Wages in kind

12

Payment of minimum rate of wages

13

Fixing hours for normal working day etc.

14

Overtime 

Supreme Court 1201 

15

Wages of worker who works for less than normal working day

16

Wages for two or more classes of work

17

Minimum time rate wages for piece work

18

Maintenance of registers and records

19

Inspectors

20

Claim

21

Single application in respect of a number of employees

22

Penalties for certain offences

22A

General provision for punishment of other offences

22B

Cognizance of offences

22C

Offences by companies

22D

Payment of undisbursed amounts due to employees

22E

Protection against attachment of assets of employer with government

22F

Application of Payment of Wages Act 1936 to scheduled employments

23

Exemption of employer from liability in certain cases

24

Bar of suits

25

Contracting out

26

Exemption and exceptions

27

Power of State Government to add to Schedule

28

Power of Central Government to give directions

29

Power of Central Government to make rules

30

Power of appropriate government to make rules

30A

Rules made by Central Government to be laid before Parliament

31

Validation of fixation of certain minimum rates of wages 

Schedule 

Part I

 

Part II



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