Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

Kerala High Court Urges Complete Abolition of Gawking Wages in the State - (06 Sep 2021)

LABOUR AND INDUSTRIAL

Kerala High Court has condemned the ongoing practice of charging 'gawking wages' in the State despite a Government Order in 2018 to abolish the same. Popularly referred to as nokukooli in Malayalam, this is a much-reviled practice where loaders charge fees without working.

Tags : KERALA HIGH COURT   ABOLITION OF GAWKING WAGES IN THE STATE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved