BOMBAY LABOUR WELFARE FUND ACT, 1953


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTEND AND COMMENCEMENT. View Judgements
  2 DEFINITIONS View Judgements
  3 WELFARE FUND View Judgements
  4 BOARD View Judgements
  4A [OF THE BOARD IN RESPECT OF THE KARNATAKA AREA TO BE EXERCISED BY THE GOVERNMENT OF MYSORE FOR CERTAIN PERIOD.] View Judgements
  5 DISQUALIFICATIONS AND REMOVAL View Judgements
  6 REGISTRATION OF OFFICE OF MEMBER AND FILLING UP OF CASUAL VACANCIES View Judgements
  6AA POWER TO APPOINT COMMITTEES View Judgements
  6A UNPAID ACCUMULATIONS AND CLAIMS THERETO View Judgements
  6BB CONTRIBUTIONS View Judgements
  6B INTEREST ON UNPAID ACCUMULATIONS OR FINES AFTER NOTICE OF DEMAND View Judgements
  7 VESTING AND APPLICATION OF FUND View Judgements
  8 POWER OF BOARD TO BORROW View Judgements
  9 INVESTMENT OF FUND View Judgements
  10 DIRECTIONS BY STATE GOVERNMENT TO BOARD View Judgements
  11 APPOINTMENT AND POWERS OF WELFARE COMMISSIONER View Judgements
  12 APPOINTMENT OF INSPECTORS View Judgements
  13 ABSORPTION OF THE EXISTING STAFF UNDER COMMISSIONER OF LABOUR View Judgements
  14 APPOINTMENT OF CLERICAL AND OTHER STAFF BY BOARD View Judgements
  15 POWER OF STATE GOVERNMENT TO REMOVE ANY PERSON ON STAFF OF BOARD View Judgements
  16 POWER OF STATE GOVERNMENT OR AUTHORISED OFFICER TO CALL FOR RECORDS, ETC. View Judgements
  17 MODE OF RECOVERY OF SUMS PAYABLE TO BOARD ETC View Judgements
  17B PROVISIONS RELATING TO JURISDICTION View Judgements
  18 SUPERSESSION OF BOARD View Judgements
  19 RULES View Judgements
  20 MEMBERS OF BOARD, WELFARE COMMISSIONER, INSPECTORS AND ALL OFFICERS AND SERVANTS OF BOARD TO BE PUBLIC SERVANTS View Judgements
  21 Protection to person acting in good faith View Judgements
  22 EXEMPTIONS View Judgements
  23 Amendment of section 8 of Act IV of 1936 (IV of 1936) View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon