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Industrial Disputes (Central) Rules, 1957

FORM Notice of Strike to be given by Union / Workmen in Public Utility Service

(Rule 71)

Name of Union _______________________________________________________

Name of five elected representatives of workmen ___________________________

Dated this the                                        day of                                           19                                  

To

    (Name of the employer)

Sir / Sirs,

    In accordance with the provisions contained in sub-section (1) of section 22 of the Industrial Disputes Act, 1947, I / we hereby give you notice that I propose to call a strike / we propose to go on strike on ____________ 19__________ , for the reasons explained in the annexure.

Yours faithfully,

____________________________

(Secretary of the Union )

Five representatives of the workmen duly elected at a meeting held on _________________ (date), vide resolution attached.

ANNEXURE

Statement of the case

Copy to :

( i ) Asstt . Labor Commissioner (Central) of local area ________________________

ii ) Regional Labor Commissioner (Central) _______________________________  Zone.

(iii) Chief Labor Commissioner (Central) __________________________________





Industrial   Disputes (Central) Rules, 1957 Back






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