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

Act No. 30 of 1979

[11th June, 1979.]

An Act to regulate the employment of inter-State migrant workmen and to provide for their conditions of service and for matters connected therewith.

BE it enacted by Parliament in the Thirteenth Year of the Republic of India as follows:-



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




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