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Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996

30.Maintenance of registers and records.-

(1) Every employer shall maintain such registers and records giving such particulars of building workers employed by him, the work performed by them, the number of hours of work which shall constitute a normal working day for them, a day of rest in every period of seven days which shall be allowed to them, the wages paid to them, the receipts given by them and such other particulars in such form as may be prescribed.

(2) Every employer shall keep exhibited, in such manner as may be prescribed, in the place where such workers may be employed, notices in the prescribed form containing the prescribed particulars.

(3) The appropriate Government may, by rules, provide for the issue of wage books of wage slips to building workers employed in an establishment and prescribe the manner in which entries shall be made and authenticated in such wages books or wage slips by the employer or his agent.



Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996 Back




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