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Citedby 20 docs - [View All]
Ratna Sugar Mill Mazdoor Union vs Ratna Sugar Mills Company, Ltd. ... on 9 November, 1965
Alembic Chemical Works Co., Ltd vs The Workmen on 15 December, 1960
Bhupindra Cement Workers' Union ... vs Associated Cement Companies And ... on 12 October, 1970
Lakshmi Devi Sugar Mills Ltd. vs Labour Appellate Tribunal And ... on 16 January, 1956
Newspaper Ltd. vs State Industrial Tribunal And ... on 8 May, 1956

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Central Government Act
Section 78 in The Factories Act, 1948
78. Application of Chapter.—
(1) The provisions of this Chapter shall not operate to the prejudice of any right to which a worker may be entitled under any other law or under the terms of any award, 1[agreement (including settlement)] or contract of service: 2[Provided that if such award, agreement (including settlement) or contract of service provides for a longer annual leave with wages than provided in this Chapter, the quantum of leave, which the worker shall be entitled to, shall be in accordance with such award, agreement or contract of service, but in relation to matters not provided for in such award, agreement or contract of service or matters which are provided for less favourably therein, the provisions of sections 79 to 82, so far as may be, shall apply.]
(2) The provisions of this Chapter shall not apply to workers 3[in any factory] of any railway administered by the Government, who are governed by leave rules approved by the Central Government.