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

Report No. 77

10.8. Labour disputes.-

One category of disputes, even though not strictly civil disputes, where there is need for speedy adjudication, are those relating to labour, between management and workmen. Any protraction of these disputes, impinges upon industrial production and often results in loss of numerous man-hours. Prolongation of these disputes also leaves a bitter scar on management-workmen relations, and makes restoration of industrial harmony difficult. It is, therefore, essential that there should be enough number of labour courts and industrial tribunals, so that the disputes do not linger on and there is speedy adjudication of such disputes.



Delay and Arrears in Trial Courts Back




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