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

Industrial Disputes (Central) Rules, 1957

76B. Notice of closure

If an employer intends to close down an undertaking he shall give notice of such closure in Form Q to the Central Government, the Regional Labor Commissioner (Central), the Assistant Labor Commissioner (Central), and the Employment Exchange concerned, by registered post.

Industrial   Disputes (Central) Rules, 1957 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