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1. Short title and commencement.-

(1) This Act may be called the Beedi and Cigar Workers (Conditions of Employment) Amendment Act, 1993.

(2) It shall come into force in a State on such date as the State Government may, by notification in the Official Gazette, appoint; and different dates may be appointed by the State Government for different areas and for different provisions of this Act.



Beedi and Cigar Workers (Conditions of Employment) Amendment Act, 1993 Back




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