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Bhanwarlal And Ors. vs Rajasthan State Road Transport ... on 12 March, 1984
Punjab Land Development ... vs Presiding Officer, Labour ... on 4 May, 1990
Sunil Bhalchandra Jani vs Gujarat Electricity Board on 18 April, 2002
Guest Keen Willams Ltd. vs The Fifth Industrial Tribunal And ... on 8 February, 1995
Pramod Jha And Ors. vs State Of Bihar And Ors. on 22 September, 1999

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Central Government Act
Section 25F in The Industrial Disputes Act, 1947
25F. Conditions precedent to retrenchment of workmen.- No workman employed in any industry who has been in continuous service for not less than one year under an employer shall be retrenched by that employer until--
(a) the workman has been given one month' s notice in writing indicating the reasons for retrenchment and the period of notice has expired, or the workman has been paid in lieu of such notice, wages for the period of the notice:
1
(b) the workman has been paid, at the time of retrenchment, compensation which shall be equivalent to fifteen days' average pay 2 for every completed year of continuous service] or any part thereof in excess of six months; and
(c) notice in the prescribed manner is served on the appropriate Government 3 or such authority as may be specified by the appropriate Government by notification in the Official Gazette].
Compensation to workmen in case of transfer of undertakings.