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

Payment of Wages Act, 1936


24. Application of Act to railways air transport services mines and oilfields

The powers by this Act conferred upon the State Government shall, in relation to railways air transport services mines and oilfields be powers of the Central Government.



Payment of Wages Act, 1936 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