for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 21   [ View Judgements ]

Cancellation of license in case of ill-treatment


If it appears to the Superintendent that the employer has ill-treated the youthful offended, or has not adequately provided for his lodging and maintenance, the Superintendent may cancel the license.

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