Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Delhi HC Directs Delhi Govt. to Ensure Payment and Registration of Construction Workers - (25 May 2020)

LABOUR AND INDUSTRIAL

Delhi High Court has directed the Delhi Government as well as Delhi Building and Other Construction Workers Welfare Board to ensure that ex gratia payments are also made to construction workers whose registration might have lapsed, but are subsequently renewed after due verification.

Tags : DELHI HIGH COURT   PAYMENT AND REGISTRATION OF CONSTRUCTION WORKERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved