Section 13   [ View Judgements ]

POWER TO EXEMPT IN SPECIAL CASES


(1) Notwithstanding anything contained in this Act, the State Government may, by order published in the Official Gazette, and subject to such conditions and restrictions, if any, and for such period or periods, as may be specified in the order, direct that the provisions of this Act shall not apply to any specified factory or establishment or to any specified class of factories or establishments in any Industry, if it is satisfied that it is just and proper so to do in the public interest or for any special reasons having regard to the more favorable conditions of employment in such factory or factories or establishment or establishments or to the financial position and other relevant circumstances of such factory or factories of establishments, as the case may be.

(2) Any order made under this section may be made so as to be retrospective o any date not earlier than the date on which the Act became applicable to that factory or factories or establishment or establishments, as the case may be.

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