Section 49   [ View Judgements ]

REFUSAL TO WORK BY PLOT-HOLDER


Any plot-holder who refuses to work on farm or estate when work is offered to him, shall be served with a notice by the Manager or any other officer of the Corporation authorised by the Manager in this behalf terminating the allotment of plot

Provided that, no such action shall be taken against the plot-holder, where

(i) such a plot -holder has reasonable and valid grounds for not accepting the work and the Manager or the authorised officer is satisfied about the existence of such grounds ;

(ii) the plot-holder has put in work atleast for 15 days, out of the total number of days in a month when work has been offered in the same calendar month.



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