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[Section 2(gg)(j)(ii)] [Section 2(gg)(j)] [Section 2(gg)] [Section 2] [Complete Act]
Central Government Act
Section 2(gg)(j)(ii)(b) in The Industrial Disputes Act, 1947
(b) any activity relating to the promotion of sales or business or both carried on by an establishment. but does not include--
(1) any agricultural operation except where such agricultural operation is carried on in an integrated manner with any other activity (being any such activity as is referred to in the foregoing provisions of this clause) and such other activity is the predominant one. Explanation.-- For the purposes of this sub- clause," agricultural operation" does not include any activity carried on in a plantation as defined in clause (f) of section 2 of the Plantations Labour Act, 1951 (69 of 1951 ); or
(2) hospitals or dispensaries; or
(3) educational, scientific, research or training institutions; or
(4) institutions owned or managed by organisations wholly or substantially engaged in any charitable, social or philanthropic service; or
(5) khadi or village industries; or
(6) any activity of the Government relatable to the sovereign functions of the Government including all the activities carried on by the departments of the Central Government dealing with defence research, atomic energy and space; or
(7) any domestic service; or
(8) any activity, being a profession practised by an individual or body or individuals, if the number of persons employed by the individual or body of individuals in relation to such profession is less than ten; or
(9) any activity, being an activity carried on by a co- operative society or a club or any other like body of individuals, if the number of persons employed by the co- operative society, club or other like body of individuals in relation to such activity is less than ten;]
1. Ins. by Act 65 of 1951, s. 32. 2. Cl. (eee) ins. by Act 43 of 1953, s. 2 omitted by Act 36 of 1964, s. 2 (w. e. f. 19- 12- 1964 ). 3. Subs. by the A. O. 1948, for" a Government in British India". 4. Ins. by Act 45 of 1971, s. 2 (w. e. f. 15- 12- 1971 ). 5. Cl. (h) omitted by the A. O. 1950. 6. Ins. by Act 18 of 1952, s. 2. 7. Subs. by Act 46 of 1982, s. 2 (w. e. f.-------).