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Section 37 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987
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Section 37 - Power of Government to make rules

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(1) The Government may, by notification, make rules to carry out all or any of the purposes of this Act.

(2) In particular and without prejudice to the generality of the foregoing power, such rule may provide for all or any of the following matters, namely:

(a) the agency for and the manner of collection of sums referred to in sub section (3) of Section 3, and the period within which the same shall be paid to the credit of the Fund;

(b) the manner in which the accounts of the Fund shall be maintained and audited under sub section (3) of Section 3;

(c) the procedure for making grants out of the Fund;

(d) the procedure for defraying the expenditure incurred in administrating the Fund;

(e) the number of representations of the employers and employees, on the Board;

(f) the allowances, if any, payable to them under Section 4;

(g) the procedure to be followed at the meetings of the Board and the manner in which the Board shall conduct its business;

(h) the particulars in the notice regarding unpaid accumulations;

(i) the duties and powers of the Welfare Commissioner and the Inspectors and the conditions of service of the Welfare Commissioner and the I
nspectors and other staff appointed by the Board under this Act;

(j) the percentage of the annual income of the Fund beyond which the Board may not spend on the staff and on other administrative expenses;

(k) the registers and records to be maintained by the Board or its officers and servants under this Act including the register to be kept separately for the account of unpaid accumulations;

(l) the publication of the report of the activities of bodies financed from the Fund together with a statement of receipts and expenditure of the Fund and statement of accounts;

(m) any other matter which under this Act is or may be prescribed.

(3) Every rule made under this Act shall immediately after it is made, be laid before the Legislative Assembly of the State if it is in session and if it is not in session in the session immediately following for a total period of fourteen days which may be comprised in one session or in two successive sessions, and if, before the expiration of the session in which it is so laid or the session immediately following the Legislative Assembly agrees in making any modification in the rule or in the annulment of the rule, the rule shall, from the date on which the modification or annulment is notified, have effect only in such modified form or shall stand annulled as the case may be, so however that any modification or annulment shall be without prejudice to the validity of anything previously done under that rule.



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