Section 14   [ View Judgements ]

POWER TO TERMINATE CONTRACT OF EMPLOYMENT


If the Administrator is of opinion that any contract of employment entered into by either of the two Yoga Societies in relation to their undertakings, at any time before the appointed day, is unduly onerous, he may, by giving to the employee one month's notice in writing or the salary or wages for one month in lieu thereof, terminate such contract of employment.



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