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Citedby 2 docs
Shri C.R. Dhuri And Ors. vs National Textile Corporation on 12 April, 2006
K. Chakarabani vs The Presiding Officer, Labour ... on 8 December, 2006

[Section 3] [Complete Act]
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Central Government Act
Section 3(3) in The Industrial Employment (Standing Orders) Act, 1946
(3) The draft standing orders submitted under this section shall be accompanied by a statement giving prescribed particulars of the workmen employed in the industrial establishment including the name of the trade union, if any, to which they belong.