Maharashtra Recognition of Trade Unions and Prevention of Unfair Labour Practices Act, 1971


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 EXTENT, COMMENCEMENT AND APPLICATION View Judgements
  3 DEFINITIONS View Judgements
  4 INDUSTRIAL COURT View Judgements
  5 DUTIES OF INDUSTRIAL COURT View Judgements
  6 LABOUR COURT View Judgements
  7 DUTIES OF LABOUR COURT View Judgements
  8 INVESTIGATING OFFICERS View Judgements
  9 DUTIES OF INVESTIGATING OFFICERS .- View Judgements
  10 APPLICATION OF CHAPTER III View Judgements
  11 APPLICATION FOR RECOGNITION OF UNION .- View Judgements
  12 RECOGNITION OF UNION .- View Judgements
  13 CANCELLATION OF RECOGNITION AND SUSPENSION OF RIGHTS .- View Judgements
  14 RECOGNITION OF OTHER UNION .- View Judgements
  15 APPLICATION FOR RE-RECOGNITION .- View Judgements
  16 LIABILITY OF UNION OR MEMBERS NOT RELIEVED BY CANCELLATION .- View Judgements
  17 PUBLICATION OF ORDER View Judgements
  18 RECOGNITION OF UNION FOR MORE THAN ONE UNDERTAKING View Judgements
  19 OBLIGATIONS OF RECOGNISED UNION View Judgements
  20 RIGHTS OF RECOGNISED UNION .- View Judgements
  21 RIGHT TO APPEAR OR ACT IN PROCEEDINGS RELATING OF CERTAIN UNFAIR LABOUR PRACTICES View Judgements
  22 RIGHTS OR UNRECOGNISED UNIONS .- View Judgements
  23 EMPLOYEES AUTHORISED BY RECOGNISED UNION TO APPEAR OR IN CERTAIN PROCEEDINGS TO BE CONSIDERED AS ON DUTY View Judgements
  24 ILLEGAL STRIKE AND LOCK-OUT View Judgements
  25 REFERENCE OF LABOUR COURT FOR DECLARATION WHETHER STRIKE OR LOCK-OUT IS ILLEGAL View Judgements
  26 UNFAIR LABOUR PRACTICES .- View Judgements
  27 PROHIBITION ON ENGAGING IN UNFAIR LABOUR PRACTICES .- View Judgements
  28 PROCEDURE FOR DEALING WITH COMPLAINTS RELATING TO UNFAIR LABOUR PRACTICES .- View Judgements
  29 PARTIES ON WHOM ORDER OF COURT SHALL BE BINDING .- View Judgements
  30 POWERS OF INDUSTRIAL AND LABOUR COURTS View Judgements
  31 CONSEQUENCES OF NON-APPEARANCE OF PARTIES .- View Judgements
  32 POWER OF COURT TO DECIDE ALL CONNECTED MATTERS .- View Judgements
  33 REGULATION TO BE MADE BY INDUSTRIAL COURT .- View Judgements
  34 EXECUTION OF ORDER AS TO COSTS .- View Judgements
  35 LAW DECLARED BY INDUSTRIAL COURT TO BE BINDING .- View Judgements
  36 AUTHORISED OFFICER TO APPEAR IN ANY PROCEEDING BEFORE COURT .- View Judgements
  37 POWERS OF INVESTIGATING OFFICERS .- View Judgements
  38 POWERS OF LABOUR COURT IN RELATION TO OFFENCES .- View Judgements
  39 COGNIZANCE OF OFFENCE .- View Judgements
  40 POWERS AND PROCEDURE OF LABOUR COURTS IN TRIALS .- . View Judgements
  41 POWERS OF LABOUR COURT TO IMPOSE HIGHER PUNISHMENT .- View Judgements
  42 APPEAL View Judgements
  43 POWERS OF INDUSTRIAL COURT View Judgements
  44 INDUSTRIAL COURT TO EXERCISE SUPERINTENDENCE OVER LABOUR COURTS View Judgements
  45 POWER OF INDUSTRIAL COURT TO TRANSFER PROCEEDINGS .- View Judgements
  46 ORDERS OF INDUSTRIAL OR LABOUR COURT NOT TO BE CALLED IN QUESTION IN CRIMINAL COURTS .- View Judgements
  47 PENALTY FOR DISCLOSURE OF CONFIDENTIAL INFormATION .- View Judgements
  48 CONTEMPT'S OF INDUSTRIAL OR LABOUR COURTS .- View Judgements
  49 PENALTY FOR OBSTRUCTING OFFICERS FROM CARRYING OUT THEIR DUTIES AND FOR FAILURE TO PRODUCE DOCUMENTS OR TO COMPLY WITH REQUISITION OR ORDER View Judgements
  50 RECOVERY OF MONEY DUE FROM EMPLOYER .- View Judgements
  51 RECOVERY OF FINES View Judgements
  52 PERIODICAL RETURNS TO BE SUBMITTED TO INDUSTRIAL AND LABOUR COURTS View Judgements
  53 MODIFICATIONS OF SCHEDULES .- View Judgements
  54 LIABILITY OF EXECUTIVE OF UNION .- View Judgements
  55 OFFENCE UNDER SECTION 48(1) TO BE COGNIZABLE .- View Judgements
  56 CERTAIN OFFICERS TO BE PUBLIC SERVANTS .- View Judgements
  57 section 57 View Judgements
  58 PENDING PROCEEDINGS .- View Judgements
  59 BAR OF PROCEEDINGS UNDER BOMBAY OR CENTRAL ACT .- View Judgements
  60 BAR OF SUITS .- View Judgements
  61 RULES View Judgements



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