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

NO.27 OF 1996

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, commencement and application

2

Definitions

Chapter II

The Advisory Committees And Expers Committees

3

Central Advisory Committee

4

State Advisory Committee

5

Expert committees

Chapter III

Registration Of Establishments

6

Appointment of registering officers

7

Registration of establishments

8

Revocation of registration in certain cases

9

Appeal

10

Effect of non-registration

Chapter IV

Registration Of Building Workers As Beneficiaries

11

Beneficiaries of the Fund

12

Registration of building workers as beneficiaries

13

Identity cards

14

Cessation as a beneficiary

15

Register of beneficiaries

16

Contribution of building workers

17

Effect of non-payment of contribution

Chapter V

Building And Other Construction Workers' Welfare Boards

18

Constitution of State Welfare Boards

19

Secretary and other officers of Boards

20

Meetings of Boards

21

Vacancies, etc.Not to invalidate proceedings of the Boards.- No act or proceedings of a Board shall be invalid merely by reason of

22

Functions of the Boards

23

Grants and loans by the Central Government

24

Building and other Construction Workers Welfare Fund and its application

25

Budget

26

Annual report

27

Accounts and audit

Chapter VI

Hours Of Work, Welfare Measures And Other Conditions Of Service Building Workers

28

Fixing hours for normal working day, etc

29

Wages for overtime work

30

Maintenance of registers and records

31

Prohibition of employment of certain persons in certain building or other construction work

32

Drinking water

33

Latrines and urinals

34

Accommodation

35

Accommodation-2

36

First-aid

37

Canteens, etc.- The appropriate Government may, by rules, require the employer

Chapter VII

Safety And Health Measure

38

Safety Committee and safety officers

39

Notice of certain accidents

40

Power of appropriate Government to make rules for the safety and health of building workers

41

Framing of model rules for safety measures

Chapter VIII

Inspecting Staff

42

Appointment of Director-General, Chief Inspector and Inspectors

43

Powers of Inspectors

Chapter IX

Special Provisions

44

Responsibility of employer

45

Responsibility for payment of wages and compensation

46

Responsibility for payment of wages and compensation-2

Chapter X

Penalties And Procedure

47

Penalty for contravention of provisions regarding safety measures

48

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

49

Penalty for obstructions

50

Penalty for other offences

51

Appeal

52

Recovery of penalty

53

Offences by companies

54

Cognizance of offences

55

Limitation of prosecutions

Chapter XI

Miscellaneous

56

Delegation of powers

57

Returns

58

Application of Act 8 of 1923 to building workers

59

Protection of action taken in good faith

60

Power of Central Government to give directions

61

Power to remove difficulties

62

Power to make rules

63

Saving of certain laws

64

Repeal and saving

(19th August, 1996)

An Act to regulate the employment and conditions of service of building and other construction workers and to provide for their safety , health and welfare measures and other matters connected there with or incidental thereto.

Comment: The aim of this Act is to regulate the employment and conditions of service of building and other construction workers and to provide for their safety , health and welfare measures.

BE it enacted by Parliament in the Forty-seventy Year of the Republic of India as follows:---



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