Tel. HC: Can’t Discredit Deposition of Pardanashin Lady, Acquittal Overturned in Murder Case  ||  Bom. HC: Robust Mechanism to be Developed for Imposing Costs on Individuals Misusing Judicial Process  ||  Supreme Court: Firm Action to be Taken Even if 0.001% Negligence in NEET –UG 2024 Exam  ||  Meg. HC: In Service Matters, Claim of Additional Increment is Not a Continuing Ground  ||  Bom HC: Can’t Register Similar TM for Drug Treating Similar Ailment But Having Different Composition  ||  Bom HC: Temporary Injunction Granted in Favour of Pidilite in Infringement of Registered Design Suit  ||  Teacher’s Resignation Treated as Voluntary Retirement by Meg. HC, Entitles Her to Pension & Benefits  ||  Bombay HC Permits Slaughtering of Animals For Bakri Eid in Protected Area Around Vishalgad Fort  ||  Ker.HC:While Ordering Maintenance, Magistrate Must Specify Whether it is Provided under CrPC or HAMA  ||  Gujarat High Court Sets Aside Order Which Interfered With Reasoned Arbitration Award    

SC: Factories Act Notification Indicative of Intention to Force Workers into Servitude - (05 Oct 2020)

LABOUR AND INDUSTRIAL

Supreme Court has observed that the Gujarat Government's notification increasing the working hours of factory workers and exempting factories in the State from the obligation to pay overtime wages was indicative of the intention to capitalize on the pandemic to force an already worn-down class of society, into the chains of servitude.

Tags : SUPREME COURT   FACTORIES ACT NOTIFICATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved