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

48.Penalty for failure to give notice of the commencement of the building or other construction work.-

Where an employer fails to give notice of the commencement of the building or other construction work under section 46, he shall be punishable with imprisonment for a term which may extend to three months, or with fine which may extend to two thousand rupees, or with both.



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




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