Main Search Premium Members Advanced Search Disclaimer
Citedby 24 docs - [View All]
Vasantlal Maganbhai Sanjanwala vs The State Of Bombay And ... on 25 August, 1960
Lakshmi Matriculation School vs State Of Tamil Nadu on 3 May, 2012
Standard Motor Union (Private) ... vs State Of Kerala And Ors. on 16 August, 1961
M/S. Bhikusa Yamasa Kahatriya vs Sangamner Akola Taluka ... on 10 October, 1962
Bhikusa Yamasa Kshatriya vs Sangamner Akola Taluka Bidi ... on 30 June, 1958

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 6 in The Minimum Wages Act, 1948
6 Advisory committees and sub-committees. —[ Rep. by the Minimum Wages (Amendment) Act, 1957 (30 of 1957), sec. 5 (w.e.f. 17-9-1957 ). ]