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Industrial Disputes (Central) Rules, 1957


45. Qualifications for voters

All workmen 14[* * *] who are not less than 18 years of age and who have put in not less than 6 months’ continuous service in the establishment shall be entitled to vote in the election of the representative or workmen.

15[Explanation : A workman who has put in continuous service of not less than 6 months in two or more establishments belonging to the same employer shall be deemed to have satisfied the service qualification prescribed under this rule.]





Industrial   Disputes (Central) Rules, 1957 Back






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