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

Report No. 58

Importance of productivity

7.6. It may sound platitudinous, but nevertheless it is profoundly true, that, in modern times, no nation can make progress in achieving its objective of establishing social and economic justice, unless it is able to persuade both the employers and the employees to help the process of productivity in the country; and productivity in industrial matters cannot be accelerated without industrial harmony. That is why the main objective of industrial jurisprudence is to help the growth of industrial harmony between the employers and the employees. In considering one or the other of the alternatives indicated in Question 8, this main objective must be kept in mind



Structure and Jurisdiction of the Higher Judiciary Back




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