for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 17f   [ View Judgements ]

CASES TO BE DISPOSED OF BY LABOUR COURT AND INDUSTRIAL COURT WITHIN THREE MONTHS


(1) An endeavor shall be made by the the Labour Court to hear and dispose of a complaint of an offence publishable by or under the Act, as far as possible, within three months from the date the complaint is made to it.



(2) An endeavor shall be made by the Industrial Court to hear and dispose of any appeal or reference made to it under this Act, as far as possible, within three months from the date such appeal or reference is made to it.

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