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The Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013

22. Employer to include information In annual report

The employer shall include in its report the number of cases filed, if any, and their disposal under this Act in the annual report of his organisation or where no such report is required to be prepared, intimate such number of cases, if any, to the District Officer.



Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013 Back




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