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

Equal Remuneration Act, 1976

2. Definitions

(1) In these rules, unless the context otherwise requires,-

(a) "Committee" means the Central Advisory Committee constituted by the Central Government under sub-section (1) of section 6 of the Equal Remuneration Act, 1976 (25 of 1976);

(b) "Chairman" means the Chairman of the Committee.



Equal Remuneration Act, 1976 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