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

5[35.Limitation of daily hours of work including overtime work.-

Save in respect of cases falling within clause (a) and-clause (e) of section 39, no person employed in a mine shall be required or allowed to work in the mine for more than ten hours in any day inclusive of overtime.]



Mines Act, 1952 Back




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