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Industrial Disputes (Central) Rules, 1957


18. Service of summons or notice

Subject to the provisions contained in rule 20, an notice, summons, process or order issued by a Board, court, Labor Court, Tribunal, National Tribunal or an arbitrator empowered to issue such notice, summons, process or order, may be served either personally or by registered post and in the event of refusal by the party concerned to accept the said notice, summons, process or order, the same shall be sent again under certificate of posting.





Industrial   Disputes (Central) Rules, 1957 Back






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