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Bombay Union Of Journalists & Ors vs The State Of Bombay & Anr on 19 December, 1963
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[Section 25F] [Complete Act]
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Central Government Act
Section 25F(c) in The Industrial Disputes Act, 1947
(c) notice in the prescribed manner is served on the appropriate Government 3 or such authority as may be specified by the appropriate Government by notification in the Official Gazette].
Compensation to workmen in case of transfer of undertakings.