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Industrial Disputes (Central) Rules, 1957


71. Notice of strike

(1) The notice of Strike to be given by workmen in public utility service shall be in Form L.

(2) On receipt of a notice of a strike under sub-rule (1), the employer shall forthwith intimate the fact to the Conciliation Officer having jurisdiction in the matter.





Industrial   Disputes (Central) Rules, 1957 Back






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