for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


Whereas the draft of certain rules further to amend the Limestone and Dolomite Mines Labour Welfare Fund Rules, 1973, was published, as required by sub-section (1) of the section 16 of the Limestone and Dolomite Mines Labour Welfare Fund Act, 1972 (62 of 1972) in the Gazette of India, Extraordinary, Part-II, Section 3, Sub-section (i) dated the 19 th May, 2004 under the notification of Government of India in the Ministry of Labour, number G.S.R. 337(E) dated the 19 th May, 2004, inviting objections and suggestions from all persons likely to be affected thereby within a period of forty five days from the date on which copies of the Official Gazette containing the said notification were made available to the public;



And whereas, the said Gazette was made available to the public on the 19 th May, 2004;



And whereas, no objection or suggestion has been received from any person on the said draft by the Central Government;



Now, therefore, in exercise of the powers conferred by section 16 of the Limestone and Dolomite Mines Labour Welfare Fund Act, 1972 the Central Government hereby makes the following rules further to amend the Limestone and Dolomite Mines Labour Welfare Fund Rules, 1973, namely

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon