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10. Amendment of section 44.-

In section 44 of the principal Act, in sub-section (2), in clauses (w), for the words "authority by which and the manner in which a dispute as to the issue of raw materials shall be settled", the words "the time within which a dispute specified in sub-section (2) of section 39 shall be referred for settlement, the authority by which and the summary manner in which such dispute shall be settled" shall be substituted.



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




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