Industrial Disputes (Central) Rules, 1957


Section
Section Title
  INTRODUCTION
  1 Short Title and Application View Judgements
  2 Interpretation View Judgements
  3 Application View Judgements
  4 Attestation of application View Judgements
  5 Notification of appointment of Board, court, Labour Court, Tribunal or National Tribunal View Judgements
  6 Notice to parties to nominate representatives View Judgements
  7 Arbitration agreement View Judgements
  8 Attestation of the arbitration agreement View Judgements
  8A Notification regarding arbitration agreement by majority of each party View Judgements
  9 Conciliation proceedings in public utility service View Judgements
  10 Conciliation proceedings in non-public utility service View Judgements
  10A Parties to submit statements View Judgements
  10B Proceeding before the Labour Court, Tribunal or National Tribunal View Judgements
  11 Rule 11 View Judgements
  12 Rule 12 View Judgements
  13 Place and time of hearing View Judgements
  14 Quorum for Boards and courts View Judgements
  15 Evidence View Judgements
  16 Administration of oath View Judgements
  17 Summons View Judgements
  18 Service of summons or notice View Judgements
  19 Description of parties in certain cases View Judgements
  20 Manner of service in the case of numerous persons as parties to a dispute View Judgements
  21 Procedure at the first sitting View Judgements
  22 Board, court, Labour Court, Tribunal, National Tribunal or arbitrator may proceed ex parte View Judgements
  23 Power of entry and inspection View Judgements
  24 Power of Boards, courts, Labour Courts, Tribunals and National Tribunal View Judgements
  25 Assessors View Judgements
  26 Fees for copies of awards or other documents of Labour Court, Tribunal or National Tribunal View Judgements
  27 Decision by majority View Judgements
  28 Correction of errors View Judgements
  29 Right of representatives View Judgements
  30 Proceedings before a Board , court, Labour Court ,Tribunal or National Tribunal View Judgements
  31 Travelling allowance View Judgements
  32 Fees View Judgements
  33 Expenses of witnesses View Judgements
  34 Notice of change View Judgements
  35 Omitted View Judgements
  36 Form of authority under section 36 View Judgements
  37 Parties bound by acts of representative View Judgements
  38 Constitution View Judgements
  39 Number of members View Judgements
  40 Representatives of employer View Judgements
  41 Consultation with trade unions View Judgements
  42 Group of workmen's representatives View Judgements
  43 Electoral constituencies View Judgements
  44 Qualification of candidates for election View Judgements
  45 Qualifications for voters View Judgements
  46 Procedure for election View Judgements
  47 Nomination of candidates for election View Judgements



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