Contract Labour (Regulation and Abolition) Central Rules, 1971


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II :CENTRAL BOARD View Judgements
  3 The Board shall consist of the following members View Judgements
  4 Terms of office View Judgements
  5 Resignation View Judgements
  6 Cessation of membership View Judgements
  7 Disqualification for membership View Judgements
  8 Removal from membership View Judgements
  9 Vacancy View Judgements
  10 Staff View Judgements
  11 Allowances of members View Judgements
  12 Disposal of business View Judgements
  13 Meetings View Judgements
  14 Notice of meetings and list of business View Judgements
  15 Quorum View Judgements
  16 Committees of the Board View Judgements
  title CHAPTER III : REGISTRATION AND LICENSING View Judgements
  17 Manner of making application for registration of establishments View Judgements
  18 Grant of certificate of registration View Judgements
  19 Circumstances in which application for registration may be rejected View Judgements
  20 Amendment of certificate of registration View Judgements
  21 Application for a licence View Judgements
  22 Matters to be taken into account in granting or refusing a licence View Judgements
  23 Refusal to grant licence View Judgements
  24 Security View Judgements
  25 Forms and terms and conditions of licence View Judgements
  26 Fees View Judgements
  27 Validity of the licence View Judgements
  28 Amendment of the licence View Judgements
  29 Renewal of licence View Judgements
  30 Issue of duplicate certificate of registration or licence View Judgements
  31 Refund of security View Judgements
  32 Grant of temporary certificate of registration and licence View Judgements
  title CHAPTER IV : APPEALS AND PROCEDURE View Judgements
  33 Appeal under Section 15(1) View Judgements
  34 Memorandum of Appeal View Judgements
  35 Failure to appear on date of hearing View Judgements
  36 Restoration of appeals View Judgements
  37 Hearing of appeal View Judgements
  38 Payment of Fees View Judgements
  39 Copies View Judgements
  title CHAPTER V : WELFARE AND HEALTH OF CONTRACT LABOUR View Judgements
  40 Facilities to be provided as per Sections 18 and 19 View Judgements
  41 Rest rooms View Judgements
  42 Canteens View Judgements
  43 Canteen 'Requirements' View Judgements
  44 Dining hall View Judgements
  45 Furniture and utensils View Judgements
  46 Confirmity with Eating Habits of Contract Labour View Judgements
  47 Charges of Foodstuff View Judgements
  48 Pricing View Judgements
  49 Books of Accounts View Judgements
  50 Audit View Judgements
  51 Latrines and urinals View Judgements
  52 Rule 52 View Judgements
  53 Rule 53 View Judgements
  54 Rule 54 View Judgements
  55 Rule 55 View Judgements
  56 Rule 56 View Judgements
  57 Washing facilities View Judgements
  58 First-aid facilities View Judgements
  59 Rule 59 View Judgements
  60 Rule 60 View Judgements
  61 Rule 61 View Judgements
  62 Rule 62 View Judgements
  title CHAPTER VI : WAGES View Judgements
  63 Rule 63 View Judgements
  64 Rule 64 View Judgements
  65 Rule 65 View Judgements
  66 Rule 66 View Judgements
  67 Rule 67 View Judgements
  68 Rule 68 View Judgements
  69 Rule 69 View Judgements
  70 Rule 70 View Judgements
  71 Rule 71 View Judgements
  72 Rule 72 View Judgements
  73 Rule 73 View Judgements
  74 Register of contractors View Judgements
  75 Register of persons employed View Judgements
  76 Employment card . View Judgements
  77 Service certificate View Judgements
  78 Muster Roll, Wages Registers, Deduction Register and Overtime Register View Judgements
  79 Rule 79 View Judgements
  80 Rule 80 View Judgements
  81 Rule 81 View Judgements
  82 Returns View Judgements
  83 Rule 83 View Judgements
  omited -n/a- View Judgements



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