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Citedby 15 docs - [View All]
The Associated Cement Company Ltd vs Shri P. D. Vyas And Others on 11 February, 1960
Bajaj Auto Ltd vs Bhojane Gopinath D. & Ors on 17 December, 2003
Metal Powder Co. Ltd., ... vs The State Of Tamil Nadu And Anr. on 5 February, 1985
Hindustan Steel Ltd. vs A.K. Roy And Ors. on 27 January, 1969
Continental Construction Ltd. vs Presiding Officer And Anr. on 19 March, 2004

[Section 3] [Complete Act]
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Central Government Act
Section 3(1) in The Industrial Employment (Standing Orders) Act, 1946
(1) Within six months from the date on which this Act becomes applicable to an industrial establishment, the employer shall submit to the Certifying Officer five copies of the draft standing orders proposed by him for adoption in his industrial establishment.