for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 91   [ View Judgements ]

EXEMPTION FROM ONE OR MORE PROVISIONS OF THE ACT


The appropriate Government may, with the consent of the Corpora- tion, by notification in the Official Gazette, exempt any employees or class of employees in any factory or establishment or class of factories or establishments from one or more of the provisions relating to the benefits provided under this Act.

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