Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

SC Issues Notice in Plea Challenging Gujarat Governments' Notification Extending Work Hours - (05 Aug 2020)

LABOUR AND INDUSTRIAL

Supreme Court has issued notice in a plea challenging the notification issued by the Gujarat Labour and Employment Department granting exemptions to all factories in Gujarat from provisions of the Factories Act, 1948 relating to daily working hours, weekly working hours, intervals for rest and spread overs of adult workers as well as from payment of overtime wages at double rate.

Tags : SUPREME COURT   GUJARAT GOVERNMENTS' NOTIFICATION EXTENDING WORK HOURS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved