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Industrial Disputes (Central) Rules, 1957

34. Notice of change

Any employer intending to effect any change in the conditions of service applicable to any workman in respect of any matter specified in the Fourth Schedule 13[to the Act] shall give notice of such intention in Form E.

13[The notice shall be displayed conspicuously by the employer on a notice board at the main entrance to the establishment in the Managerís Office :

PROVIDED that where any registered trade union of workmen exists, a copy of the notice shall also be served by registered post on the secretary of such union.]





Industrial   Disputes (Central) Rules, 1957 Back






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