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Working Journalists (Conditions of Service) and Miscellaneous Provisions Rules, 1957


FORM H  Form of Notice to be given under the Proviso to Clause (A) of Sub-Section (2) of Section 12 of the Working Journalists and other Newspaper Employees (Conditions of Service) and Miscellaneous Provisions Act, 1955.

1.Form H ins. by G.S.R. 899(E), dated 11th November, 1980 (w.e.f 12-11-1996).

(See rule 35A)

Whereas the Central Government by notification No.............................................. dated ......................... constituted a board/tribunal for fixing or revising rates of wages of..................................... .

 And whereas the said board/tribunal has made its recommendations;

 And whereas the Central Government proposes to make the modifications to the said recommendations;

Now, therefore, in pursuance of the proviso to clause (a) of sub-section (2) of section 12 of the working journalists and other Newspaper Employees (Conditions of Service) and Miscellaneous Provisions Act, 1955, notice is hereby given to all persons likely to be affected by the following modifications to make their representation in writing within a period of thirty days from the publication of this notice.

 Proposed Modifications :]





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