Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

Delhi High Court Declines to Stay Aam Aadmi Party Government’s Minimum Wage Notification - (14 Jan 2020)

LABOUR AND INDUSTRIAL

Delhi High Court has declined to stay the Aam Aadmi Party Government’s decision to enhance the minimum wages to be paid to workers in the city. The Court dismissed an Application by the Apex Chamber of Commerce and Industry of Delhi.

Tags : DELHI HIGH COURT   MINIMUM WAGE NOTIFICATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved