Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

SC: BCCI Can be Said to be a ‘Shop’ to Attract Provisions of ESI Act - (31 Aug 2022)

LABOUR AND INDUSTRIAL

Supreme Court has held that Board of Control for Cricket in India (BCCI) can be said to be a ‘shop’ for the purposes of attracting the provisions of Employees State Insurance Act, 1948, as activities of the BCCI are systematic commercial activities providing entertainment by selling tickets etc.

Tags : SUPREME COURT   BCCI   ESI ACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved