CINE-WORKERS AND CINEMA THEATRE WORKERS (REGULATION OF EMPLOYMENT) ACT, 1981


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROHIBITION OF EMPLOYMENT OF CINE-WORKER WITHOUT AGREEMENT View Judgements
  4 CONCILIATION OFFICERS View Judgements
  5 DUTIES OF CONCILIATION OFFICERS View Judgements
  6 SETTLEMENT TO BE BINDING AND TO BE ENFORCED BY THE COMPETENT AUTHORITY View Judgements
  7 CONSTITUTION OF TRIBUNALS View Judgements
  8 DISQUALIFICATION FOR THE PRESIDING OFFICERS OF TRIBUNALS View Judgements
  9 FILLING OF VACANCIES View Judgements
  10 FINALITY OF ORDERS CONSTITUTING TRIBUNALS, ETC. View Judgements
  11 REFERENCE OF DISPUTES TO TRIBUNALS View Judgements
  12 PROCEDURE AND POWERS OF CONCILIATION OFFICERS AND TRIBUNALS View Judgements
  13 DUTIES OF TRIBUNALS View Judgements
  14 PUBLICATION OF AWARDS OF TRIBUNALS View Judgements
  15 REVISION View Judgements
  16 APPLICATION OF ACT 19 OF 1952 TO CINE-WORKERS View Judgements
  17 PENALTIES View Judgements
  18 OFFENCES BY COMPANIES View Judgements
  19 COGNIZANCE OF OFFENCES View Judgements
  20 MAGISTRATE'S POWER TO IMPOSE ENHANCED PENALTIES View Judgements
  21 EFFECT OF LAWS AND AGREEMENTS INCONSISTENT WITH THIS CHAPTER View Judgements
  22 PROTECTION OF ACTION TAKEN UNDER THIS CHAPTER View Judgements
  22A DELEGATION OF POWERS View Judgements
  23 POWER TO MAKE RULES View Judgements
  24 APPLICATION OF ACT 19 OF 1952 View Judgements
  25 APPLICATION OF ACT 39 OF 1972 View Judgements



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