Section 30   [ View Judgements ]

SAVINGS AS TO PROCEEDINGS PENDING BEFORE TRIBUNALS


1If, immediately before the commencement of this Act, there is pending any proceeding in relation to an industrial dispute before a Tribunal constituted underthe Industrial Disputes Act, 1947-, as in force before such commencement, the dispute may be adjudicated and the proceeding disposed of by that Tribunal after such commencement, as if this Act had not been passed.





1. This section came into force on 10-3-1957.

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