Section 3   [ View Judgements ]

Coal Mines Provident Fund Scheme


(1) The Central Government may, by notification in the official Gazette, frame a scheme to be called the Coal Mines Provident Fund Scheme for the establishment of a provident fund for employees in coal mines and specify the coal mines to which the said scheme shall apply.



(2) Any scheme framed under the provisions of sub-section (1) may provide for all or any of the matters specified in the First Schedule.

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