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INTRODUCTION of BOMBAY ADJUDICATION PROCEEDINGS (TRANSFER AND CONTINUANCE) ACT, 1947
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INTRODUCTION

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An Act to provide for the transfer and continuance of adjudication proceedings in trade disputes referred to an Adjudicator for adjudication under rule 81A of the Defence of India rules and pending before such Adjudicator.

WHEREAS it is expedient to enable the Provincial Government to transfer
to, and continue before, a Tribunal constituted by the Provincial Government under the Industrial Disputes Act, 1947, adjudication proceedings in trade disputes referred to an Adjudicator for adjudication under rule 81A of the Defence of India Rules and pending before such Adjudication at the commencement of this Act: It is hereby enacted as follows:



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