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The Child Labour (Prohibition and Regulation) Act, 1986

12. DISPLAY OF NOTICE CONTAINING ABSTRACT OF SECS. 3 AND 14.

Every railway administration, every port authority and every occupier shall cause to be displayed in a conspicuous and accessible place at every station on its railway or within the limits of a port or at the place of work, as the case may be, a notice in the local language and in the English language containing an abstract of Secs . 3 and 14.



Child Labor (Prohibition and Regulation) Act, 1986 Back




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