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

Payment of Gratuity Act, 1972


No.39 of 1972

Contents

Sections

Particulars

1 Short title, extent, application and commencement

2

Definitions

3

Controlling authority

4

Payment of gratuity

5

Power to exempt

6

Nomination

7

Determination of the amount of gratuity

8

Recovery of gratuity

9

Penalties

10

Exemption of employer from liability in certain cases

11

Cognizance of offences

12

Protection of action taken in good faith

13

Protection of gratuity

14

Act to override other enactments, etc

15

Power to make rules

[21st August, 1972]

An Act to provide for a scheme for the payment of gratuity to employees engaged in factories, mines, oilfields, plantations, ports, railway companies, shops or other establishments and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Twenty-third 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