for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 31   [ View Judgements ]

Penalty where not specific penalty is provided


31. PENALTY WHERE NO SPECIFIC PENALTY IS PROVIDED. - If any employer or any other person contravenes any provision of this Act for which no punishment is provided in section 30, he shall be punishable with fine which shall not be less than one thousand rupees but may extend to three thousand rupees.

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