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

Report No. 250

33. Industrial Disputes (Amendment and Miscellaneous Provisions) Act, Act 36 of 1956

Category: Labour Laws

Recommendation: Repeal

This Act amended the Industrial Disputes Act, 1947 and the Industrial Employment (Standing Orders) Act, 1946. Also, this Act repealed the Industrial Disputes (Appellate Tribunal) Act, 1950. The purpose of this Act has been served. Hence, this Act must be repealed.



Obsolete Laws - Warranting Immediate Repeal (Third Interim Report) Back




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