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22. Adolescents employed motor transport workers to carry tokens.

No adolescent shall be required or allowed to work as a motor transport worker in any motor transport undertaking unless

(a) a certificate of fitness granted with reference to him under section 23 is in the custody of the employer; and

(b) such adolescent carries with him while he is at work a token giving a reference to such certificate.



Motor Transport Workers Act, 1961 Back




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