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Industrial Disputes (Central) Rules, 1957


30. Proceedings before a Board , court, Labor Court ,Tribunal or National Tribunal

The proceedings before a Board, court, Labor Court, Tribunal or National Tribunal shall be held in public:

PROVIDED that the Board, court, Labor Court, Tribunal or National Tribunal may at any stage direct that any witness shall be examined or its proceedings shall be held in camera.





Industrial   Disputes (Central) Rules, 1957 Back






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