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

Payment of Bonus Act, 1965

[Act No. 21 of Year 1965, dated 25th. September, 1965]

Contents

Sections

Particulars

1

Short title, extent and application

2

Definitions

3

Establishments to include departments, undertakings and branches

4

Computation of gross profits

5

Computation of available surplus

6

Sums deductible from gross profits

7

Calculation of direct tax payable by the employer

8

Eligibility for bonus

9

Disqualification for bonus

10

Payment of minimum bonus

11

Payment of maximum bonus

12

Calculation of bonus with respect to certain employees

13

Proportionate deduction in bonus in certain cases

14

Computation of number of working days

15

Set on and set off of allocable surplus

16

Special provisions with respect to certain establishments

17

Adjustment of customary or interim bonus against bonus payable under the Act

18

Deduction of certain amounts from bonus payable under the Act

19

Time-limit for payment of bonus

20

Application of Act to establishments in public sector in certain cases

21

Recovery of bonus due from an employer

22

Reference of disputes under the Act

23

Presumption about accuracy of balance sheet and profit and loss account of corporations and companies

24

Audited accounts of banking companies not to be questioned

25

Audit of accounts of employers, not being corporations or companies

26

Maintenance of registers, records, etc.

27

Inspectors

28

Penalty

29

Offences by companies

30

Cognizance of offences

31

Protection of action taken under the Act

31A

Special provision with respect to payment of bonus linked with production or productivity

32

Act not to apply to certain classes of employees

33

Act to apply to certain pending disputes regarding payment of bonus

34

Effect of laws and agreements inconsistent with the Act

35

Saving

36

Power of exemption

37

Power to remove difficulties

38

Power to make rules

39

Application of certain laws not barred

40

Repeal and saving

Schedule

The First Schedule

 

The Second Schedule

 

The Third Schedule

 

The Fourth Schedule

1[An Act to provide for the payment of bonus to persons employed in certain establishments on the basis of profits or on the basis of production or productivity and for matters connected therewith]

Be it enacted by Parliament in the Sixteenth Year of the Republic of India as follows,-



Bare Acts 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