Service Law—Continuous Service—Once it is established that the employee had voluntarily abandoned his service, he could not have been in “continuous service” as defined under S.2(oo) of the Act-Industrial Disputes Act, 1947, S.2(oo).

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
PropellerAds
SHARE