for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 03: ADMINISTRATION OF PROVIDENT FUND


The monies standing to the credit of the provident fund, superannuation fund, welfare fund or any other fund relatable to the employees whose services stand transferred by or under the Act to the Central Government or the concerned Government company, as the case may be, shall, on and from the appointed day and till such time as alternative modes of their administration or disposition or both are formulated, be dealt with by the Central Government or the concerned Government company, as the casemay be, in accordance with the provisions of the rules, regulations and bye-laws applicable to, or of any law governing the provident fund, superannuation fund, welfare fund or any other fund and its administration immediately before the appointed day, with such modifications as may be carried out in the said rules, regulations and bye-laws by the appropriate authority.

[File No. 20(1)/83-Cement] C.K. MODI, JOINT SECy.

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