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

6. Facilities to be afforded to inspectors.

Every employer shall afford the chief inspector and an inspector all reasonable facilities for making any entry, inspection, examination or inquiry under this Act.



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