Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 7 docs - [View All]
Tata Iron And Steel Co. Ltd. vs Inspector Of Factories ... on 11 July, 1994
B.H.E.L & Anr vs B.K. Vijay & Ors on 2 February, 2006
P. Madhavan vs Binny Limited Represented By Its ... on 21 January, 1992
Dollar Biscuit Co. vs Income-Tax Officer on 28 October, 1991
K. R. Das vs D. Karmakar on 12 August, 2009

User Queries
[Complete Act]
Central Government Act
Section 40B in The Factories Act, 1948
40B. Safety Officers.
(1) In every factory,--
(i) wherein one thousand or more workers are ordinarily employed, or
1. Subs. by Act 94 of 1976, s. 18, for" the manager" (w. e. f. 26- 10- 1976 ). 2. Ins. by s. 19, ibid. (w. e. f. 26- 10- 1976 ).
(ii) wherein, in the opinion of the State Government, any manufacturing process or operation is carried on, which process or operation involves any risk of bodily injury, poisoning or disease, or any other hazard to health, to the persons employed in the factory, the occupier shall, if so required by the State Government by notification in the Official Gazette, employ such number of Safety Officers as may be specified in that notification.
(2) The duties, qualifications and conditions of service of Safety Officers shall be such as may be prescribed by the State Government.]