Employees Provident Funds Scheme, 1952


Section
Section Title
  INTRODUCTION
  1. SHORT TITLE AND APPLICATION
  2. DEFINITIONS
  3. 33ELECTION OF CERTAIN MEMBERS OF THE EXECUTIVE COMMITTEE
  4. REGIONAL COMMITTEE
  5. (46)TERMS OF OFFICE
  6. Resignation
  7. CESSATION AND RESTORATION OF TRUSTEESHIP
  8. DISQUALIFICATIONS FOR TRUSTEESHIP OR MEMBERSHIP OF REGIONAL COMMITTEE
  9. 59REMOVAL FROM TRUSTEESHIP OR MEMBERSHIP OF A REGIONAL COMMITTEE
  10. ABSENCE FROM INDIA
  11. MEETINGS
  12. NOTICE OF MEETING AND LIST OF BUSINESS
  13. 67CHAIRMAN TO PRESIDE AT MEETINGS
  14. 68QUORUM
  14A
  15. DISPOSAL OF BUSINESS
  16.MINUTES OF MEETINGS.
  17
  18. FEES AND ALLOWANCES
  19. CENTRAL PROVIDENT FUND COMMISSIONER AND FINANCIAL ADVISER AND CHIEF ACCOUNTS OFFICER
  20
  21. 4OPENING OF REGIONAL AND OTHER OFFICES
  22. 4SECRETARY OF THE CENTRAL BOARD OR A REGIONAL COMMITTEE
  22A
  23. 9INFormATION OF APPOINTMENTS TO THE CENTRAL BOARD
  24. 11ADMINISTRATIVE AND FINANCIAL POWERS OF A COMMISSIONER
  24A. 14DELEGATION OF POWER BY THE CENTRAL BOARD
  25
  26
  26A
  26B
  27
  27A
  28. TRANSFER OF ACCUMULATIONS FROM EXISTING PROVIDENT FUNDS
  29. 45CONTRIBUTION
  30. 54PAYMENT OF CONTRIBUTIONS
  31. EMPLOYER'S SHARE NOT TO BE DEDUCTED FROM THE MEMBERS .-
  32. RECOVERY OF A MEMBER'S SHARE OF CONTRIBUTION
  32A
  32B. TERMS AND CONDITIONS FOR REDUCTION OR WAIVER OF DAMAGES
  33. DECLARATION BY PERSONS ALREADY EMPLOYED AT THE TIME OF INSTITUTION OF THE FUND
  34
  35. PREPARATION OF CONTRIBUTION CARDS
  36
  36A. 76EMPLOYER TO FURNISH PARTICULARS OF OWNERSHIP
  36B. 81DUTIES OF CONTRACTORS .
  37. ALLOTMENT OF ACCOUNT NUMBERS
  38. MODE OF PAYMENT OF CONTRIBUTIONS
  39. FIXATION OF ADMINISTRATIVE CHARGES
  40. CONTRIBUTIONS TO BE ENTERED IN THE CONTRIBUTION CARD .-
  40A. 90SUPPLY OF PASS BOOKS TO THE MEMBERS
  41. CURRENCY OF CONTRIBUTION CARDS
  42. RENEWAL OF CONTRIBUTION CARDS
  43. SUBMISSION OF CONTRIBUTION CARDS TO THE COMMISSIONER
  44. CUSTODY OF CONTRIBUTION CARDS
  45. Inspection of cards by members.
  46. PRODUCTION OF CARDS AND RECORDS FOR INSPECTION BY THE COMMISSIONER OR INSPECTOR
  47. SUPPLY OF CARDS AND Forms TO EMPLOYERS
  48. CURRENT ACCOUNT
  49. ADMINISTRATION ACCOUNTS
  50. PROVIDENT FUND ACCOUNT
  51. INTEREST SUSPENSE ACCOUNT
  52. INVESTMENT OF MONEYS BELONGING TO EMPLOYEES' PROVIDENT FUND
  53. DISPOSAL OF THE FUND
  54. 4EXPENSES OF ADMINISTRATION
  55. 5Form AND MANNER OF MAINTENANCE OF ACCOUNTS
  56. AUDIT
  57. 6INTER-STATE TRANSFER OF MEMBERS
  58. 7BUDGET
  59. MEMBER'S ACCOUNTS
  60. Interest
  61. NOMINATION
  62. 19FINANCING OF MEMBERS' LIFE INSURANCE POLICIES
  63. 21CONVERSION OF POLICY INTO A PAID-UP ONE AND PAYMENT OF LATE FEE, ETC
  64. ASSIGNMENT OF POLICIES TO THE FUND
  65. 24BONUS ON POLICY TO BE ADJUSTED AGAINST PAYMENTS MADE FROM THE FUND
  66. REASSIGNMENT OF POLICIES
  67. RECOVERY OF AMOUNTS PAID TOWARDS INSURANCE POLICIES
  68
  68A
  68B. 2728WITHDRAWAL FROM THE FUND FOR THE PURCHASE OF A DWELLING HOUSE/FLAT OR FOR THE CONSTRUCTION OF A DWELLING HOUSE INCLUDING THE ACQUISITION OF A SUITABLE SITE FOR THE PURPOSE
  68BB. 5051WITHDRAWAL FROM THE FUND FOR REPAYMENT OF LOANS IN SPECIAL CASES
  68C
  68D
  68E. 57COMPUTATION OF PERIOD OF MEMBERSHIP
  68F
  68G
  68GG
  68H. 61GRANT OF ADVANCES IN SPECIAL CASES
  68I
  68J. 71ADVANCE FROM THE FUND FOR ILLNESS IN CERTAIN CASES
  68K. 8384ADVANCE FROM THE FUND FOR MARRIAGES ORPOST-MATRICULATION EDUCATION OF CHILDREN
  68L. 91GRANT OF ADVANCES IN ABNORMAL CONDITIONS
  68M. 99GRANT OF ADVANCE TO MEMBERS AFFECTED BY CUT IN THE SUPPLY OF ELECTRICITY
  68N. 3GRANT OF ADVANCE TO MEMBERS WHO ARE PHYSICALLY HANDICAPPED
  68-O. 4PAYMENT OF WITHDRAWAL OR ADVANCE.
  69. CIRCUMSTANCES IN WHICH ACCUMULATIONS IN THE FUND ARE PAYABLE TO A MEMBER
  70. ACCUMULATIONS OF A DECEASED MEMBER TO WHOM PAYABLE
  70A. 21PAYMENT OF PROVIDENT FUND ACCUMULATIONS IN THE CASE OF A PERSON CHARGED WITH THE OFFENCE OF MURDER
  72. PAYMENT OF PROVIDENT FUND
  73. ANNUAL STATEMENT OF MEMBER'S ACCOUNT
  73A
  74. 43ANNUAL REPORT ON THE WORK AND ACTIVITIES OF THE BOARD AND ITS AUDITED ACCOUNTS
  75. ISSUE OF COPIES OF MEMBER'S ACCOUNTS, ANNUAL REPORTS, ETC
  76. PUNISHMENT FOR FAILURE TO PAY CONTRIBUTION, ETC
  77. CONDUCT OF BUSINESS OF THE 48CENTRAL BOARD
  78. POWER TO ISSUE DIRECTIONS
  79. 51SPECIAL PROVISIONS RELATING TO 52FACTORIES AND OTHER ESTABLISHMENTS IN RESPECT OF WHICH APPLICATIONS FOR EXEMPTION ARE RECEIVED
  79A. 55FILLING APPLICATION FOR REVIEW
  79B. 56TIME LIMIT FOR COMMUNICATING THE VIEWS OF THE CENTRAL BOARD TO THE APPROPRIATE GOVERNMENT ON A PROPOSAL FOR GRANT OF EXEMPTION TO AN ESTABLISHMENT
  79C. 57COMPOSITION OF THE BOARD OF TRUSTEES OF THE EXEMPTED ESTABLISHMENTS AND THE TERMS AND CONDITIONS OF SERVICE OF THE TRUSTEES
  80. THE SCHEME SHALL, IN ITS APPLICATION TO NEWSPAPER ESTABLISHMENTS AND NEWSPAPER EMPLOYEES, AS DEFINED IN SECTION 2 OF THE WORKING JOURNALISTS (CONDITIONS OF SERVICE) AND MISCELLANEOUS PROVISIONS ACT, 1955, COME INTO FORCE, ON THE 31ST DAY OF DECEMBER, 1956 AND BE SUBJECT TO THE MODIFICATIONS MENTIONED BELOW
  81. 75SPECIAL PROVISIONS IN THE CASE OF CINE-WORKERS



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