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Section 21 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987

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Section 21 - Allotment of certain officers and staff to the Board
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(1) As soon as may be after the commencement of this Act, the Government may, after consulting the Board, direct by general or special order that such of the officers and other servants serving immediately before the notified date in connection with the affairs of the State as are specified in the order shall be allotted to serve in connection with the affairs of the Board with effect on and from such date as may be specified in the order;

Provid
ed that no such direction shall be issued in respect of any officer or other servants without his consent for such allotment:

Provided further that the conditions of service applicable immediately before the notified date to any such person shall not be varied to his disadvantage except with the previous approval of the Government.

(2) With effect on and from the notified date, the officers and other servants specified in such order shall become employees of the Board and shall cease to be officer or servants of the Government.

Explanation:- In this section, notified date means such date, as is notified by the Government in this behalf.



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