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Industrial Disputes (Central) Rules, 1957


22. Board, court, Labor Court, Tribunal, National Tribunal or arbitrator may proceed ex parte

If without sufficient cause being shown, any party to proceeding before a Board, court, Labor Court, Tribunal, National Tribunal or arbitrator fails to attend or to be represented, the Board, court, Labor Court, Tribunal, National Tribunal or arbitrator may proceed, as if the party had duly attended or had been represented.





Industrial   Disputes (Central) Rules, 1957 Back






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