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Citedby 77 docs - [View All]
Baboo Husain vs N.P. Nopany on 16 August, 1977
The Managing Director, T.S.T. ... vs R. Perumal Naidu And Anr. on 3 May, 1947
Food Corporation Of India ... vs Food Corporation Of India ... on 13 December, 2004
Indian Dairy Enterprenuers ... vs G.P. Udawat on 29 September, 1978
Tyre Retreading Shop Committee vs Apsrtc And Others on 20 August, 1999

[Complete Act]
Central Government Act
Section 1 in The Payment of Wages Act, 1936
1. Short title, extent, application and commencement.—
(1) This Act may be called the Payment of Gratuity Act, 1972.
(2) It extends to the whole of India: Provided that in so far as it relates to plantations or ports, it shall not extend to the State of Jammu and Kashmir.
(3) It shall apply to—
(a) every factory, mine, oilfield, plantation, port and railway company;
(b) every shop or establishment within the meaning of any law for the time being in force in relation to shops and establishments in a State, in which ten or more persons are employed, or were employed, on any day of the preceding twelve months;
(c) such other establishments or class of establishments, in which ten or more employees are employed, or were employed, on any day of the preceding twelve months, as the Central Government may, by notification, specify in this behalf.
1 [(3A) A shop or establishment to which this Act has become applicable shall continue to be governed by this Act notwithstanding that the number of persons employed therein at any time after it has become so applicable falls below ten.]
(4) It shall come into force on such date 2 as the Central Government may, by notification, appoint.