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Beedi and Cigar Workers (Conditions of Employment) Act, 1966

No.32 OF 1966

Contents

Sections

Particulars

1 Short title, extent and commencement

2

Definitions

3

Industrial premises to be licensed

4

Licenses

5

Appeals

6

Inspectors

7

Powers of Inspectors

8

Cleanliness

9

Ventilation

10

Overcrowding

11

Drinking water

12

Latrines and urinals

13

Washing facilities

14

Creches

15

First aid

16

Canteens

17

Working hours

18

Wages fee overtime work

19

Interval for rest

20

Spread over

21

Weekly holidays

22

Notice of periods of work

23

Hours of work to correspond with notice under section 22

24

Prohibition of employment of children

25

Prohibition of employment of women or young persons during certain hours

26

Annual leave with wages

27

Wages during leave period

28

Application of the Payment of Wages Act, 1936 to industrial premises

29

Special provisions

30

Onus as to age

31

Notice of dismissal

32

Penalty for obstructing Inspector

33

General penalty for offence

34

Offences by Companies

35

Indemnity

36

Cognizance of offences

37

Application of the industrial Employment (Standing Orders) Act, 1946 and the Maternity Benefit Act, 1961

38

Certain provisions not to apply to industrial premises

39

Application of the Industrial Disputes Act, 1947

40

Effect of laws and agreements inconsistent with this Act

41

Power to exempt

42

Powers of Central Government to give directions

43

Act not to apply to self employed persons in private dwelling houses

44

Power to make rules

[30th November, 1966]

An Act to provide for the welfare of the workers in beedi and cigar establishments and to regulate the conditions of their work and for matters connected therewith.

Comment: The aim of this Act is Act to provide for the welfare of the workers in beedi and cigar establishments and to regulate the conditions of their work.

BE it enacted by Parliament in the Seventeenth year of the Republic of India as follows:--



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