Section 34A   [ View Judgements ]

[1] Prohibition of employment of young persons and women in dangerous work


No young person or woman working in any establishment, whether as an employee or otherwise, shall be required or allowed to perform such work as may be declared by the State Government by notification in the Official Gazette, to be work involving danger to life, health or morals.





1. Inserted by Mah. 26 of 1961, Section 12





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