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Equal Remuneration Act, 1976

15. Act not to apply in certain special cases

Nothing in this Act shall apply-

(a) to cases affecting the terms and conditions of a womanís employment in complying with the requirements of any law giving special treatment to women, or

(b) to any special treatment accorded to women in connection with-

(i) the birth or expected birth of a child, or

(ii) the terms and conditions relating to retirement, marriage or death or to any provision made in connection with the retirement, marriage or death.



Equal Remuneration Act, 1976 Back




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