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7. Amendment of section 31.-

In section 31 of the principal Act, after sub-section (2), the following sub-sub shall be inserted, namely:-

"(2A) The appellate authority shall have the same powers as are vested in a civil court under the Code of Civil Procedure, 1908 (5 of 1908), when trying suit, in respect of the following matters, namely:-

(a) enforcing the attendance of any person and examining him on oath; and

(b) compelling the production of documents and material objects.".



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




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