Main Search Premium Members Advanced Search Disclaimer
Citedby 52 docs - [View All]
The Management Of Southern ... vs D. Venkateswarlu Etc. on 29 September, 1969
M/S Barclays Bank Plc vs Unknown on 30 November, 2011
Matter Of "Sivakumar vs . Natarajan" Decided On ... on 9 January, 2012
Barclays Bank Plc vs Unknown on 1 February, 2011
Sita Ram And Ors. vs Bashi Ram Gobind Singh on 8 September, 1961

[Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 25 in The Payment of Wages Act, 1936
25. Display by notice of abstracts of the Act.—The person responsible for the payment of wages to persons 95 [employed in a factory or an industrial or other establishment] shall cause to be 96 [displayed in such factory or industrial or other establishment] a notice containing such abstracts of this Act and of the rules made thereunder in English and in the language of the majority of the persons employed 97 [in the factory, or industrial or other establishment], as may be prescribed.