Section 17c   [ View Judgements ]

APPEAL FROM LABOUR COURT TO INDUSTRIAL COURT


(1) Notwithstanding anything contained in this Act, an appeal shall lie to the Industrial Court, - (a) against a conviction by a Labour Court, by the person convicted;



(b) against an acquittal by a Labour Court, by the complainant;



(c) for enhancement of a sentence awarded by the Labour Court by the State Government.



(2) Every appeal shall be made within thirty days from the date of the conviction, acquittal or sentence, as the case may be :



Provided that, the Industrial Court may, for sufficient reasons to be recorded in writing, allow an appeal after the expiry of the said period.



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