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Working Journalists and Other Newspaper Employees (Conditions of Service) and Miscellaneous Provisions Act, 1955

Contents  

Sections

Particulars

1

Short title and commencement

2

Definitions

Chapter II

Working Journalists  

3

Act XIV of 1947 to apply to working journalists

4

Special provisions in respect of certain cases of entrenchment

5

Payment of gratuity

5A

Nomination by working journalist

6

Hours of work

7

Leave

8

Fixation or revision of rates of wages

9

Procedure for fixing and revising rates of wages

10

Recommendation by Board

11

Powers and procedure of the Board

12

Powers of Central Government to enforce recommendations of the Wage Board

13

Working journalists entitled to wages at rates not less than those specified in order

13-A

Power of Government to fix interim rates of wages

13-AA

Constitution of Tribunal for fixing or revising rates of wages in respect of  working journalists

Chapter IIA

Non-Journalist Newspaper Employees  

13-B

Fixation or revision of rates of wages of non-journalist newspaper employees

13-C

Wage Board for revising rates of wages in respect of non-journalist newspaper employees

13-D

Application of certain provisions

13-DD

Constitution of Tribunal for fixing or revising rates of wages in respect of on-journalist newspaper employees

Chapter III

Application of certain Acts to Newspaper Employees  

14

Act XX of 1946 to apply to newspaper establishment

15

Act XIX of 1952 to apply to newspaper establishments

Chapter IV

Miscellaneous  

16

Effect of laws and agreements inconsistent with this Act

16-A

Employer not to dismiss, discharge, etc., newspaper employees

17

Recovery of money due from an employer

17-A

Maintenance of registers, records and muster-rolls

17-B

Inspectors

18

Penalty

19

Indemnity

19-A

Defects in appointment not to invalidate acts

19-B

Saving

20

Power to make rules

21

Repeal and saving

 

Schedule

An Act to regulate certain conditions of service of working journalists and other persons employed in newspaper establishments

Be it enacted by the Parliament in the Sixth Year of the Republic of India as follows:-

1.Published in the Gazette of India, Extraordinary, Pt. II, Sec. 1, No. 60, dated the 21st December, 1955.



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