Minimum Wages (Central) Rules, 1950


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Interpretation View Judgements
  title CHAPTER II : MEMBERS AND STAFF, AND MEETINGS OF THE BOARD, COMMITTEE AND ADVISORY COMMITTEE View Judgements
  3 Term of office of the members of the Committee and the Advisory Committee View Judgements
  4 Term of office of members of the Board View Judgements
  4A Nomination of substitute members View Judgements
  5 Travelling allowance View Judgements
  6 Staff View Judgements
  7 Eligibility for re-nomination of the members of the Committee, Advisory Committee and the Board View Judgements
  8 Resignation of the Chairman and members of the Committee, Advisory Committee and the Board and filling of casual vacancies View Judgements
  9 Cessation and restoration of membership View Judgements
  10 Disqualification View Judgements
  11 Meetings View Judgements
  12 Notice of meetings View Judgements
  13 Chairman View Judgements
  14 Quorum View Judgements
  15 Disposal of business View Judgements
  16 Method of voting View Judgements
  17 Proceedings of the meetings View Judgements
  18 Summoning of witnesses and production of documents View Judgements
  19 Expenses of witnesses View Judgements
  title CHAPTER IV : COMPUTATION OF PAYMENT OF WAGES, HOURS OF WORK AND HOLIDAYS View Judgements
  20 Mode of computation of the cash value of wages View Judgements
  21 Time and conditions of payment of wages and the deductions permissible from wages View Judgements
  22 Publicity to the minimum wages fixed under the Act View Judgements
  23 Weekly day of rest View Judgements
  24 Number of hours of work which shall constitute a normal working day View Judgements
  24A Night shifts View Judgements
  25 Extra wages for overtime View Judgements
  26 Form of registers and records View Judgements
  26A Preservation of registers View Judgements
  26B Production of registers and other records View Judgements
  27 Applications View Judgements
  28 Authorisation View Judgements
  29 Appearance of parties View Judgements
  title CHAPTER VI : SCALE OF COSTS IN PROCEEDINGS UNDER THE ACT View Judgements
  30 Costs View Judgements
  31 Court-fees View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  32 Saving View Judgements



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