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Report No. 58

Third alternative-Labour Appellate Tribunal

7.21. As we have already indicated,1 it appears that the Union Government proposes to introduce a comprehensive Bill on the question of industrial relations. The revival of Labour Appellate Tribunal may also have to be considered by the Government, but, prima facie may point out that it came to be abolished for reasons which may present themselves even today.2 These however, are matters on which we propose to express no conclusion, because we have had no opportunity to discuss this question with the trade unions and the employers.

1. Paras. 7.3 and 7.5, supra.

2. Paras. 7.13 and 7.14, supra.



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