AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Equal Remuneration Act, 1976


 [Act No. 25 of Year 1976]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Act to have overriding effect

Chapter II

Payment Of Remuneration Of Equal Rates To Men And Women Workers And Other Matters

4

Duty of employer to pay equal remuneration to men and women workers for same work or work of a similar nature.

5

No discrimination to be made while recruiting men and women workers

6

Advisory committee

7

Power of appropriate government to appoint authorities for hearing and deciding claims and complaints

Chapter III

Miscellaneous

8

Duty of employers to maintain registers

9

Inspectors

10

Penalties

11

Offences by companies

12

Cognizance and trial of offences

13

Power to make rules

14

Power of Central Government to give directions

15

Act not to apply in certain special cases

16

Power to make declaration

17

Power to remove difficulties

18. Repeal and saving

Equal Remuneration Rules, 1976

Chapter I 

Preliminary

1

Short title and commencement

2

Definitions

Chapter II

Complaints And Claims Under The Act

3

Complaints regarding contravention of the Act

4

Claim regarding non-payment of wages, etc.

5

Authorization

Chapter III

Registers To Be Maintained

6

Registers to be maintained by the employer

Form A

Complaint Under Clause 7(1)(A) Of The Equal Remuneration Act, 1976

Form B

Claim Under Section 7(1)(B) Of The Equal Remuneration Act, 1976

Form C

Authority In Favour Of Legal Practitioner Or Any Official Of A Registered Trade Union

Form D

Register To Be Maintained By The Employer Under Rule 6 Of The Equal Remuneration Rules, 1976

Central Advisory Committee On Equal Remuneration Rules, 1991

1

Short title and commencement

2

Definitions

3

Composition of the Committee

4

Terms of office of members of the Committee

5

Allowances of members

6

Cessation of membership

7

Disqualification for membership

An Act to provide for the payment of equal remuneration to men and women workers and for the prevention of discrimination, on the ground of sex, against women in the matter of employment and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Twenty-seventh Year of the Republic of India as follows: -



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys