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

Bonded Labor System (Abolition) Act, 1976

19. PUNISHMENT FOR OMISSION OR FAILURE TO RESTORE POSSESSION OF PROPERTY TO BONDED LABOURERS.

Whoever, being required by this Act to restore any property to the possession of any bonded laborer, omits or fails to do so, within a period of thirty days from the commencement of this Act, shall be punishable with imprisonment for a term which may extend to one year, or with fine which may extend to one thousand rupees, or with both; and, out of the fine, if recovered, payment shall be made to the bonded laborer at the rate of rupees five for each day during which possession of the property was not restored to him.



Bonded Labor System (Abolition) Act, 1976 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys