Equal pay for equal work–Application of the principle of equal pay for equal work cannot be claimed merely because there was delegation of certain power–Claim of the Respondent for a higher pay scale is on the ground that he was discharging the duties of a higher post, without, giving any factual details–Claim untenable

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