for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


G.S.R.282.- In exercise of the powers conferred by Sub-Section 7 (a) of Section 5D of the Employees' Provident Funds and Miscellaneous Provisions Act, 1952 (19 of 1952) and in supersession of the Employees' Provident Fund Organisation (Commissioners) Recruitment Rules, 1966, except in respect of things done or omitted to be done before such supersession, the Central Board hereby makes the following rules for regulating the method of recruitment to the post of Additional Central Provident Fund Commissioner in the Employees' Provident Fund Organisation, namely:-

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