Section 7   [ View Judgements ]

REFERENCE OF A DISPUTE UNDER THIS ACT


Where any dispute arises between an employer and any workman or workmen with respect to the house-rent allowance payable under this Act or with respect to the application of this Act to any factory or establishment in any industry or to any workmen employed therein, such dispute shall be deemed to be an industrial dispute within the meaning of the Industrial Disputes Act, 1947, (XIV of 1947) or the Bombay Industrial Relations Act, 1946 (Bom. XI of 1947) as the case may require, and the provisions of the relevant Act, shall mutatis mutandis, apply for investigation and settlement of such dispute.



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