Articles

Subject: Labour And Industrial Results: 27

‘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 | | Labour and Industrial

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 | | Labour and Industrial

Bonded Labour

The existence of bonded labour is not a slur on the administration; rather it is the failure to take note of and to make an effort to put an end to t  ...Read More

By: Ms. Gunjan Chauhan | 01/08/2004 | LABOUR AND INDUSTRIAL

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 | | Labour and Industrial

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 | | Labour and Industrial

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 | Labour and Industrial

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 | | Labour and Industrial

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 | | Labour and Industrial

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 | Labour and Industrial

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 | | Labour and Industrial
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