Articles

Subject: Employment Laws Results: 22

‘Hire and Fire’ In 2nd National Commission on Labor

Since the release of the report of 2nd National Commission on Labour in 2002, there has been a major apprehension regarding its philosophy among scho  ...Read More

By: Kumarjit Banerjee and Bulbul Khaitan | | Employment Laws

An Overview of The Industrial Policies In India

On the eve of independence, the objectives set out for the nation by the government of India were..........  ...Read More

By: Mr. S. Padmanabhan | | Employment Laws

D.K. Yadav V. J.M.A. Industries Ltd.

The law regarding voluntary abandonment of service has finally been settled; a domestic enquiry is required to be held. Principles of natural justice  ...Read More

By: Manisha More | | Employment Laws

Decent Work for Domestic Workers: Reflections in the Indian Legal Context

Domestic work is one of the most important avenues of work for semi-literate or illiterate people. In fact, it is the primary source of employment fo  ...Read More

By: Shraddha Gome | | Employment Laws

Effects of Implementation of The Labour Code on Industrial Relations Bill, 2015

The Indian Labour Law System is characterized by a multiplicity of labour legislations. With the ever increasing disputes in the industrial sector, t  ...Read More

By: Vedavalli S. | 12/09/2016 | Employment Laws

Examining the Scope and Regulatory Framework concerning Employees’ Benefit Schemes in India

With the increasing importance of human capital in the modern era, it has become quintessential for companies to shift from traditional channels of r  ...Read More

By: Pravesh Aggarwal | | Employment Laws

Examining the Scope and Regulatory Framework concerning Employees’ Benefit Schemes in India

With the increasing importance of human capital in the modern era, it has become quintessential for companies to shift from traditional channels of r  ...Read More

By: Pravesh Aggarwal | | Employment Laws

Illegal Termination of Corporate Employees in India- A Critique

The era of globalisation has led to a rapid expansion of corporate market. The swift amplification in the foreign direct investment has changed the w  ...Read More

By: Supriyo Ranjan | 02/23/2017 | Employment Laws

Implementation of Vishaka Guidelines: Post Vishaka Judgement

Sexual Harassment is a heinous reality in workplace. A number of surveys and studies indicate that sexual harassment is a significant and prevalent p  ...Read More

By: Diva Devarsha | | Employment Laws

Internships: Source of free labour for Organizations?

To secure a good job a student needs internships under his belt. It is a common trend especially among students who are pursuing professional courses  ...Read More

By: Miss Nikita Anand | 08/20/2012 | Employment Laws
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