RULE 8: PROVISION OF EMPLOYMENT WHEN IT IS NO LONGER POSSIBLE TO CONTINUE TO PROVIDE EMPLOYMENT ON A WORK


When any Implementing Officer finds that it is not possible to continue to provide unskilled manual employment to a registered person, who in pursuance of his letter asking for employment was directed by the Samiti Officer to the work, he shall immediately report this fact to the Samiti Officer indicating the date from which such a regis┬Čtered person could not be given employment and the name and the registra┬Čtion number of such a person. The Samiti Officer shall on receipt of such a report from the implementing Officer immediately and in any case not alter than 4 days, direct such a person to some other work.

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