Employees Deposit-Linked Insurance Scheme, 1976


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 SHORT TITLE, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  3 ADMINISTRATION OF THE SCHEME View Judgements
  4 REGIONAL COMMITTEE View Judgements
  5 DELEGATION OF POWER BY THE CENTRAL BOARD View Judgements
  6 ADMINISTRATIVE AND FINANCIAL POWERS OF THE COMMISSIONER View Judgements
  7 CONTRIBUTION View Judgements
  8 MODE OF PAYMENT OF CONTRIBUTION View Judgements
  9 NO TITLE View Judgements
  10 DUTIES OF EMPLOYERS View Judgements
  11 NO TITLE View Judgements
  12 SUPPLY OF FORMS TO EMPLOYERS View Judgements
  13 ADMINISTRATION ACCOUNT View Judgements
  14 DEPOSIT-LINKED INSURANCE FUND ACCOUNT View Judgements
  15 13INVESTMENT OF MONEYS BELONGING TO THE INSURANCE FUND View Judgements
  16 INTEREST View Judgements
  17 DISPOSAL OF THE INSURANCE FUND View Judgements
  18 EXPENSES OF ADMINISTRATION View Judgements
  19 15FORMS AND MANNER OF MAINTENANCE OF ACCOUNTS View Judgements
  20 AUDIT View Judgements
  21 BUDGET View Judgements
  22 SCALES OF ASSURANCE BENEFIT AND THE MINIMUM AVERAGE BALANCE TO BE MAINTAINED BY AN EMPLOYEE View Judgements
  23 ASSURANCE BENEFIT TO WHOM PAYABLE View Judgements
  24 ASSURANCE AMOUNT - HOW TO BE PAID View Judgements
  25 REGISTERS, RECORDS, ETC View Judgements
  26 ANNUAL REPORT ON THE WORKING OF THIS SCHEME View Judgements
  27 POWER TO ISSUE DIRECTIONS View Judgements
  28 SPECIAL PROVISIONS RELATING TO COAL MINES IN RESPECT OF WHICH APPLICATIONS ARE RECEIVED FOR EXEMPTION FROM THE PROVISIONS OF THIS SCHEME View Judgements
  29 PUNISHMENT FOR FAILURE TO SUBMIT RETURNS, ETC View Judgements



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