Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996


Section
Section Title
  Preamble
  1 Short title, Extent Commencement and Application View Judgements
  2 Definitions View Judgements
  3 Central Advisory Committee View Judgements
  4 State Advisory Committee View Judgements
  5 Expert Committees View Judgements
  6 Appointment of Registering Officers View Judgements
  7 Registration of Establishments View Judgements
  8 Revocation of Registration in certain cases View Judgements
  9 Appeal View Judgements
  10 Effect of Non-Registration View Judgements
  11 Beneficiaries of the Fund View Judgements
  12 Registration of Building Workers as Beneficiaries View Judgements
  13 Identity Cards View Judgements
  14 Cessation as a Beneficiary View Judgements
  15 Register of Beneficiaries View Judgements
  16 Contribution of Building Workers View Judgements
  17 Effect of Non-Payment of Contribution View Judgements
  18 Constitution of State Welfare Boards View Judgements
  19 Secretary and Other Officers of Boards View Judgements
  20 Meetings of Boards View Judgements
  21 Vacancies Etc., Not to Invalidate Proceedings of the Boards View Judgements
  22 Functions of the Boards View Judgements
  23 Grants and Loans by the Central Government View Judgements
  24 Building and Other Construction Workers' Welfare Fund and Its Application View Judgements
  25 Budget View Judgements
  26 Annual Report View Judgements
  27 Accounts and Adults View Judgements
  28 Fixing Hours for Normal Working Day, Etc. View Judgements
  29 Wages for Overtime Work View Judgements
  30 Maintenance of Register and Records View Judgements
  31 Prohibition of Employment of Certain Persons in certain Building or other Construction Work View Judgements
  32 Drinking Water View Judgements
  33 Latrines and Urinals View Judgements
  34 Accommodation View Judgements
  35 Creches View Judgements
  36 First-Aid View Judgements
  37 Canteens, Etc. View Judgements
  38 Safety Committee and Safety Officers View Judgements
  39 Notice of Certain Accidents View Judgements
  40 Power to Appropriate Government to make rules for the Safety and Health of building workers View Judgements
  41 Framing of Model rules for safety Measures View Judgements
  42 Appointment of Director-General, Chief Inspector and Inspectors View Judgements
  43 Powers of Inspectors View Judgements
  44 Responsibility of Employers View Judgements
  45 Responsibility for Payment of Wages and Compensation View Judgements
  46 Notice of Commencement of Building or other Constructive Work View Judgements
  47 Penalty for Contravention of Provisions Regarding Safety Measures View Judgements
  48 Penalty for Failure to give notice of the Commencement of the Building or other Construction work View Judgements
  49 Penalty for Obstructions View Judgements
  50 Penalty for Other Offences View Judgements
  51 Appeal View Judgements
  52 Recovery of Penalty View Judgements
  53 Offences by Companies View Judgements
  54 Cognizance of Offences View Judgements
  55 Limitations of Prosecutions View Judgements
  56 Delegation of Powers View Judgements
  57 Returns View Judgements
  58 Application of Act 8 of 1923 to Building Workers View Judgements
  59 Protection of Action taken in good faith View Judgements
  60 Power of Central Government to give Directions View Judgements
  61 Power to remove Difficulties View Judgements
  62 Power to make rules View Judgements
  63 Saving of Certain Laws View Judgements
  64 Repeal and Saving View Judgements



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