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

11. Medical facilities.

There shall be provided and maintained by the employer so as to be readily available such medical facilities for the motor transport workers at such operating centers and halting stations as may be prescribed by the State Government.



Motor Transport Workers Act, 1961 Back




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