MAHARASHTRA HOUSING AND AREA DEVELOPMENT AUTHORITY CONTRIBUTORY PROVIDENT FUND RULES, 1985


Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE
  RULE 2: DEFINITIONS.—
  RULE 3: ADMINISTRATION OF FUND
  RULE 4: APPLICATION.—
  RULE 5: NOMINATION.—
  RULE 6: SUBSCRIBER’S ACCOUNTS
  RULE 7: CONDITIONS AND RATES OF SUBSCRIPTIONS.—
  RULE 8: FIXATION OF SUBSCRIPTION.—
  RULE 9: APPLICATION OF RULES WHEN ON FOREIGN SERVICES OR ON DEPUTATION.
  RULE 10: REALISATION OF SUBSCRIPTION
  RULE 11: CONTRIBUTION BY THE AUTHORITY.—
  RULE 12: OVERALL CONTROL OF THE FUND.—
  RULE 13: KEEPING SEPARATE ACCOUNTS FOR SUCH SUBSCRIBER
  RULE 14: INTEREST.—
  RULE 15: ADVANCE FROM THE FUND
  RULE 16: RECOVERY OF ADVANCES.—
  RULE 17: WITHDRAWALS FROM THE FUND.—
  RULE 18: CONVERSION OF AN ADVANCE INTO A FINAL WITHDRAWAL
  RULE 19: PAYMENT TOWARDS INSURANCE POLICIES AND FAMILY PENSION FUNDS.
  RULE 20: ROUNDING OFF DIFFERENCE AND CONTINUANCE OF SUBSCRIPTION.
  RULE 21: MODE OF REDUCTION IN SUBSCRIPTION.—
  RULE 22: PAYMENTS TOWARDS INSURANCE POLICY.—
  RULE 23: FINANCING THE INSURANCE POLICY.—
  RULE 24: WITHDRAWAL OF BONUS DURING CURRENCY OF THE POLICY.—
  RULE 25: REASSIGNMENT OF RETURN OF POLICY
  RULE 26: PAYMENT OF MATURITY OF ASSIGNED POLICY
  RULE 27: CEASURE OF INTEREST IN THE FAMILY PENSION FUNDS AND LAPSE OF POLICY OR ITS ASSIGNMENT TO SOMEONE OTHER THAN THE GOVERNOR
  RULE 28: CONSEQUENCES OF UTILISATION OF ADVANCE FOR THE PURPOSE OTHER THAN FOR ITS SANCTION
  RULE 29: CIRCUMSTANCES IN WHICH ACCUMULATIONS ARE PAYABLE
  RULE 30: CREDITS IN FUND WHEN BECOME PAYABLE TO THE SUBSCRIBER
  RULE 31: MANNER OF PAYMENT OF FUND AMOUNT ON THE DEATH OF SUBSCRIBER
  RULE 32: DEDUCTION
  RULE 33: PAYMENT.—
  RULE 34: REMOVAL OF HARDSHIP
  RULE 35: PROCEDURE
  RULE 36: REFERENCE OF ACCOUNT NUMBER WHILE SEEKING PAYMENT OF FUND AMOUNT
  RULE 37: FURNISHING OF STATEMENT OF ACCOUNTS
  RULE 38: TRANSFER OF “ORIGINAL FUND” AMOUNTS



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