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86. Application of certain provisions of Act 63 of 1948 to mines.-

The Central Government may, by notification in the Official Gazette, direct that the provisions of Chapters III and IV of the Factories Act, 1948 (63 of 1948) shall, subject to such exceptions and restrictions as may be specified in the notification, apply to all mines and the precincts thereof.



Mines Act, 1952 Back




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