Section 3   [ View Judgements ]

Interpretation - In this Act


“Labourer” “labourer” means and includes all persons except resident managers temporarily or permanently employed on a coffee estate in any capacity, whether agricultural, menial or otherwise howsoever;



“Carrier” “Carrier” mans and includes all person for the time being employed in the transport of coffee whether by porterage, pack-animals, boat, cart or otherwise, and whether as contractors, drivers or otherwise;



“Coffee estate” “Coffee estate” means and includes any land on which coffee is growing;



“Coffee” means and includes all coffee not roasted or otherwise prepared for immediate consumption.

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