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Section 2 of BOMBAY ADJUDICATION PROCEEDINGS (TRANSFER AND CONTINUANCE) ACT, 1947
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Section 2 - PROVINCIAL GOVERNMENT'S POWER TO MAKE ORDER FOR TRANSFER AND CONTINUANCE OF ADJUDICATION PROCEEDINGS BEFORE TRIBUNAL

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The Provincial Government may, by order notified in the Official Gazette, direct that any proceedings in any trade dispute referred to an Adjudicator for adjudication tinder rule 81A of the Defence of India Rules and pending before such Adjudicator at the commencement of this Act shall, from the stage reached before the Adjudicator, be transferred to, a
nd continued before, a Tribunal constituted by the Provincial Government under the Industrial Disputes Act, 1947 (hereinafter referred to as the said Act), and thereupon Such dispute shall be deemed to bean industrial dispute within the meaning of the said Act and all the provisions of the said Act shall apply in relation to such dispute as if it were referred to the Tribunal for adjudication under the said Act.



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