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

The Un-organised Workers' Social Security Act, 2008.

Chapter VI Miscellaneous

11. Power of Central Government to give directions. -

The Central Government may give directions to-

  i.   the National Board; or

  ii.   the Government of a State or the State Board of that State, in respect of matters relating to the implementation of the provisions of this Act.



Unorganised Workers Social Security Act, 2008 Back




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