Section 2   [ View Judgements ]

Interpretation


In this Act, unless there is anything repugnant in the subject or context:-



(a) "bonus" means any sum of money payable to an employee in a coal mine under the Coal Mines Bonus Scheme framed under this Act;



(b) "coal mine" means any excavation where any operation for the purpose of obtaining coal has been or is being carried on and includes all works, machinery, tramways and sidings, whether above or below ground, in or adjacent to or belonging to a coal mine:



Provided that it shall not include any part of the coal mine on which a manufacturing process is being carried on unless such process is a process for coke making or the dressing of minerals ;



(c) "contribution" means the contribution payable in respect of a member under the Goal Mines Provident Fund Scheme framed under this Act;



(d) "employee" means any person who is employed in any kind of work, manual or otherwise, in or in connection with a coal mine and who gets his wages directly or indirectly from the employer ;



(e) "employer" means the owner of a coal mine as defined in clause (g) of section 3 of the Indian Mines Act, 1923 (IV of 1923);



(f) "Fund" means the provident fund established under the Coal Mines Provident Fund Scheme ; and



(g) "member" means a member of the Fund.

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