RULE 7: PROVISION OF EMPLOYMENT


The Samiti Officer shall consider each letter asking for employment received by him or forwarded to him by the Registering Authorities and shall after satisfying himself that the applicant is already registered for employment direct him immediately by a letter in Form No. 7 to a work sanctioned under the Scheme within the Panchayat Samiti area and if it is not possible to direct him to any work within the Panchayat Samiti area, to a work in any other Panchayat Samiti area within the same District. A copy of the same letter should be; forwarded to the implementing officer-in-charge of the work, also. The implementing officer or his representative shall absorb the person on the above work if he presents himself for the work within 7 days of the receipt of the letter issued by the Samiti Officer. If, owing to reasons beyond his control, the implementing officer or his representative finds it impossible to absorb the person on the work, he shall record the same with reasons there┬Čof on the copy of the letter brought by the person and shall inform the Samiti Officer separately. On receipt of this intimation from the implementing officer, the Samiti Officer shall immediately direct the person by a letter in the same form (Form No. 7) to some other work.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon