Section 492.   [ View Judgements ]

Breach of contract to serve at distant place to which servant is conveyed at master's expense


Section 492. Breach of contract to serve at distant place to which servant is conveyed at master's expense

[Rep. by the workmen's Breach of Contract (Repealing) Act, 1925 (3 of 1925), sec. 2 and Sch.]

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