RULE 38: TRANSFER OF “ORIGINAL FUND” AMOUNTS


Al1 sums forming part of the Bombay Housing Board Contributory Provident Fund constituted under the Bombay Housing Board Contributory Provident Fund Rules, 1953 the Vidarbha Housing Board Contributory Provident Fund constituted under Vidarbha Housing Board Contributory Provident Fund Regulations, 1950 (hereinafter referred to as “the Original Fund”) immediately before the commencement of these rules shall stand transferred to and be credited in the books of the State Government to the account named “The Maharashtra Housing and Area Development Authority Contributory Provident Fund” and all sums standing to the credit of the subscribers in the original fund shall stand transferred to their respective credit in the fund.



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