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Section 10 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987

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Section 10 - Contribution to the Fund by employee and employer
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(1) Every employee shall contribute two rupees per year to the Fund and every employer shall, in respect of each such employee, contribute five rupees per year to the Fund.

(2)
Notwithstanding anything contained in any other law for the time being in force, the employer shall be entitled to recover from the employees the employees contribution by deduction from is his wages in such manner as may be prescribed and such deduction shall be deemed to be a deduction authorised by or under the Payment of Wages Act, 1936.
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