Section 10   [ View Judgements ]

Amendment of section 63 of Bom. LXXIX of 1948


In section 63 of the principal Act after the Explanation, the following proviso shall be added, namely :-



"Provided that, the maximum limit for working overtime shall not exceed three hours and the employer may, for the purpose of the work beyond the said overtime hours, engage additional number of employees.".

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