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    

Govt. Amends Employees Insurance Norms to Increase Wage Ceiling From Rs 15,000 to Rs 21,000 P/M - (05 Jan 2017)

Ministry of Labour and Employment has notified amendments to Employees’ State Insurance (Central) Rules, 1950 to increase wage ceiling from INR 15,000 per month to INR 21,000 per month.

Tags : MINISTRY OF LABOUR AND EMPLOYMENT   EMPLOYEES’ STATE INSURANCE (CENTRAL) RULES   1950  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved