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29. Limitation of prosecutions.-

No court shall take cognizance of an offence punishable under this Act unless the complaint thereof is made within three months from the date on which the alleged commission of the offence came to the knowledge of the inspector or authorised person concerned:

Provided that where the offence consists of disobeying a written order made by an inspector or authorised person, complaint thereof may be made within six months of the date on which the offence is alleged to have been committed.



Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979 Back




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