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

Central Apprenticeship Council Rules, 1962


3. Constitution of Council

The Council shall consist of a Chairman 1[and a Vice-Chairman] who shall be appointed by the Central Government and the following other members who shall also be appointed by the Central Government, namely-

(a) not more than 9 representatives of employers in establishments in. the public sector,

(b) not more than 9 representatives of employers in establishments in the private sector,

(c) not more than 2 [12] representatives of the Central Government,

3 [(d) not more than 4[22] representatives of the State Governments],

(e) not more than 4[9] persons having special knowledge and experience on matters relating to 4[industry, labor and technical education], and

1[(f) two representatives of the All India Council and one representative each of the Regional Boards].





Central   Apprenticeship Council Rules, 1962 Back






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