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

41.Power to give directions.-

The Central Government may give directions to the Government of any State as to the carrying into execution in the State of the provisions contained in this Act.

1.Subs. by Act 17 of 2010, s. 12, for section 39 (w.e.f. 7-6-2010).



Plantations Labour Act, 1951 Back




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