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Section 33 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987
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Section 33 - Delegation of powers

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(1) The Government may, by notification; authorise any authority or officer to exercise any of the powers vested in them by or under this Act except the power to make rules under Section 37 and may in like manner withdraw such authorisation.

(2) The Board may by, general or special order in writing delegate to the Welfare Commissioner or other officer of the Board such of its powers and functions under this Act except the power to make regulations under Section 38, as it may deem necessary and it may in like manner withdraw such delegation.

(3) The exercise of any power delegted under sub section (1) or sub section (2) shall be subject to such restrictions and conditions as may be specified in the order and also to control and revision by the Government
r by such officers as may be empowered by the Government in this behalf or, as the case may be by the Board or such officer as may be empowered by the Board in this behalf.

(4)The Government or the Board, as the case may be, shall also have the power to control and revise the acts and proceedings of any officer so empowered.
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