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Section 40 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987

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Section 40 - Amendment of Section 8 of Central Act 8 of 1923
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To sub section (4) of section 8 of the Workmen s Compensation Act, 1923, the following proviso shall be added, namely:

"Provided that in respect of a workman belonging to an establishment to which the Andhra Pradesh Labour Welfare Fund Act, 1987 applies, the Commissioner shall pay the
said balance of the money into the Fund constituted under that Act in lieu of repaying it to the employer".



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