MAHARASHTRA PRIVATE SECURITY GUARDS (REGULATION OF EMPLOYMENT AND WELFARE) SCHEME, 2002


Section
Section Title
  INTRODUCTION
  1. Title
  2. Objects and Application
  3. Interpretation
  4. Secretary, Personnel Officer and other servants of the Board
  5. Functions of the Board
  6. Annual Estimate
  7. Responsibilities and duties of Chairman
  8. Functions of Secretary
  9. Function of Personnel Officer
  10. Maintenance of registers
  11. Classification of registered Security Guards of the Board
  12. Fixation of number of registered Security Guards of the Board on the registers
  13. Registration of principal employer
  14. Registration of existing and new Security Guards
  15. Promotion and transfer of registered Security Guards of the Board
  16. Medical examination
  17. Registration fee
  18. Supply of cards
  19. Service records for registered Security Guard of the Board
  20. Record sheets for registered principal employers
  21. Surrender of identity cards
  22. Disappointment money
  23. Holidays
  24. Obligations of registered Security Guards of the Board
  25. Obligations of registered principal employers
  26. Obligations of employer agencies
  27. Obligations of principal employers of the employer agencies
  28. Restriction on employment
  29. Circumstances in which the Scheme ceases to apply
  30. Wages allowances and other conditions of service of security Guards of the Board
  31. Disbursement of wages and other allowances to registered Security Guards of the Board
  32. Disciplinary Procedure
  33. Termination of employment
  34. Deletion of names of Security Guards of Employer agency registered with the Board
  35. Appeals by registered Security Guards of the Board
  36. Appeals by registered principal employers
  37. Powers of revision of the Chairman
  38. Settlement of disputes
  39. Stay of order In case of certain appeals
  40. Cost of operating the Scheme and provision for amenities and benefits to the registered Security Guards of the Board
  41. Provident fund and Gratuity
  42. Penalties
  43. Repeal and Saving
  SCHEDULE



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