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Industrial Disputes (Central) Rules, 1957


FORM Q : Notice of Closure under Section 25FFA

(Rule 76A)

Name of the employer _______________________________________

Address ____________________________________________________

Dated the _______________ day of _______________ 19____________

To

    The Secretary to the Government of India,

    Department of Labor and Employment,

    New Delhi

Sir,

     Under section 23FFA of the Industrial Disputes Act, 1947 (14 of 1947), I / we hereby inform you that I / we have decided to close down __________________ (name of undertaking) w.e.f. _____________________ for the reasons explained in the annexure. The number of workmen whose services would be terminated on account of the closure of the undertaking is _________ (number of workmen).

Yours faithfully

____________

Signature 

ANNEXURE

Statement of reasons

Copy to :

(i) Regional Labor Commissioner (Central) ___________________________

(ii) Asstt. Labor Commissioner (Central) ______________________________

(iii) Employment Exchange ____________________________________________  





Industrial   Disputes (Central) Rules, 1957 Back






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