Tea Districts Emigrant Labour Act, 1932


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  3 Appointment and status of Controller and Deputy Controllers View Judgements
  4 Powers of the Controller View Judgements
  5 Emigrant Labour Cess View Judgements
  6 Power to make rules for the collection of the Emigrant Labour Cess View Judgements
  title CHAPTER II : REPATRIATION View Judgements
  7 General right of repatriation after three years in Assam View Judgements
  8 Right to repatriation on dismissal View Judgements
  9 Rights of repatriation of family of deceased emigrant labourer View Judgements
  10 Right to apply for repatriation in certain circumstances View Judgements
  11 Power of Criminal Courts to order repatriation View Judgements
  12 Incidents of the right of repatriation View Judgements
  13 The discharge of an employers duty to repatriate View Judgements
  14 Postponement, waiver and forfeiture of the right View Judgements
  15 Power of the Controller to enforce the provisions of this Chapter View Judgements
  title CHAPTER III : CONTROLLED EMIGRATION AREAS View Judgements
  16 Power to declare controlled emigration areas View Judgements
  17 Power to grant licences to local forwarding agents View Judgements
  18 Recruits in controlled emigration areas to be sent to forwarding agents depots View Judgements
  19 Assisted emigrants to be forwarded to Assam by local forwarding agents by prescribed routes View Judgements
  20 Maintenance of depots along prescribed routes View Judgements
  21 Power of Central Government to make rules View Judgements
  22 Inspection of depots, vessels and vehicles View Judgements
  23 Action where proper arrangements not made for assisted emigrants View Judgements
  24 Cancellation of licences View Judgements
  25 Penalty for illicit abetment of emigration View Judgements
  title CHAPTER IV : RESTRICTED RECRUITING AREAS View Judgements
  26 Power to declare restricted recruiting areas View Judgements
  27 Grant of licences to recruiters View Judgements
  28 Grant of certificates to garden-sardars View Judgements
  29 Cancellation and suspension of recruiters licence View Judgements
  30 Cancellation of garden-sardars certificate View Judgements
  31 Penalty for illicit recruitment View Judgements
  title CHAPTER V : SUPPLEMENTAL View Judgements
  32 Prohibition of the recruitment of children View Judgements
  33 Power to detain and return sick persons View Judgements
  34 Power to return person improperly recruited View Judgements
  35 Power to enforce the provisions of sections 33 and 34 View Judgements
  36 Magistrates and medical officers who may exercise the powers of the Controller View Judgements
  37 Power of Central Government to make rules View Judgements
  38 Powers to extend the scope of this Act View Judgements
  39 Saving for acts done in good faith under the Act View Judgements
  40 Bar of jurisdiction of Civil Courts View Judgements
  41 Repeal View Judgements
  SCHEDULE



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