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Working Journalists and Other Newspaper Employees Conditions of Service) and Miscellaneous Provisions Act, 1955


9.Procedure for fixing and revising rates of wages.

For the purpose of fixing or revising rates of wages in respect of working journalists under this Act, the Central Government shall, as and when necessary, constitute a Wage Board which shall consist of-

(a)Two persons representing employers in relation to newspaper establishments;

(b)Two persons representing working journalists

(c)Three independent persons, one of whom shall be a person who is or has been a Judge of High Court or the Supreme Court and who shall be appointed by that Government as the Chairman thereof.



Working Journalists and Other Newspaper Employees Conditions of Service) and Miscellaneous Provisions Act, 1955 Back




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