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Industrial Disputes (Central) Rules, 1957

FORM Application for the Reference of an Industrial Dispute to a Board of Conciliation / Court of Inquiry / Labour Court / Tribunal / National Tribunal

(Rule 3)

[Section 10(2)]

WHEREAS an industrial dispute is apprehended / exists between ______________________ and _________________________ and it is expedient that the dispute / investigation and settle the matters specified in the enclosed statement which are connected with or relevant to the dispute should be referred for enquiry / adjudicating by a Board of Conciliation / Court of Inquiry / Labor Court / Tribunal / National Tribunal, an application is hereby made under sub-section (2) of section 10 of the Industrial Disputes Act, 1947, that the said matters / said dispute should be referred to a Board of Conciliation / Court of Inquiry / Labor Court / Tribunal / National Tribunal.

This application is made by the undersigned who has / have been duly authorized to do so by virtue of a resolution (copy enclosed) adopted by a majority of the members present at a meeting of the _________________ held on the _________________________ 19 _______ _ .

A statement giving the particulars required under rule 3 of the Industrial Disputes (Central) Rules, 1957 is attached herewith.

Signature

Dated                               Employer / agent / manager / principal

                                       officer of the corporation _____________________

                                       President of the trade union                                         

                             Secretary of the trade union ___________________

OR

Five authorized representatives_______

OR

Workman _______________________

Workman in the same establishment

Duly authorized_______________ 

To

                 The Secretary to the Government of India ,

                 Ministry of Labor

    Statement required under rule 3 of the Industrial Disputes (Central) Rules, 1957, to accompany the form of application prescribed under sub-section (2) section 10 of the Industrial Disputes Act, 1947:-

(a) Parties to the dispute including the name and address of the establishment or undertaking involved;

(b) Specific matters in dispute;

(c) Total number of workmen employed in the undertaking affected;

(d) Estimated number of workmen affected or likely to be affected by the dispute;

(e) Efforts made by the parties themselves to adjust the dispute.

Copy to :

( i ) The Assistant Labor Commissioner (Central) _________________ (here enter office address of the Asstt . Labor Commissioner (Central) in the local area concerned.

ii ) The Regional Labor Commissioner (Central)]

(iii) The Chief Labor Commissioner (Central).





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