PENSION FUND REGULATORY AND DEVELOPMENT AUTHORITY ACT, 2013


Section
Section Title
  PREAMBLE
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment and incorporation of Authority View Judgements
  4 Composition of Authority View Judgements
  5 Term of office and conditions of service of Chairperson and members of Authority View Judgements
  6 Removal of members from office View Judgements
  7 Restriction on future employment of members View Judgements
  8 Administrative powers of Chairperson View Judgements
  9 Meetings of Authority View Judgements
  10 Vacancies. etc., not to invalidate proceedings of Authority View Judgements
  11 Officers and employees of Authority View Judgements
  12 Extent and application View Judgements
  13 Transfer of assets, liabilities, etc., of Interim Pension Fund Regulatory and Development Authority View Judgements
  14 Duties, powers and functions of Authority View Judgements
  15 Power to issue directions View Judgements
  16 Power of investigation View Judgements
  17 Search and seizure View Judgements
  18 Power of Authority to ensure compliance View Judgements
  19 Management by Administrator View Judgements
  20 National Pension System View Judgements
  21 Central Recordkeeping Agency View Judgements
  22 Point of presence View Judgements
  23 Pension funds View Judgements
  24 Certain restrictions on foreign companies or individual or association of persons View Judgements
  25 Prohibition of investment of funds of subscribers outside India View Judgements
  26 Eligibility norms of the central recordkeeping agency, etc. View Judgements
  27 Registration of central recordkeeping agency, pension fund, point of presence, etc. View Judgements
  28 Penalty for failure by an intermediary or any other person to comply with provisions of this Act, rules, regulations and directions View Judgements
  29 Crediting sums realised by way of penalties to Subscriber Education and Protection Fund View Judgements
  30 Power to adjudicate View Judgements
  31 Attachment of assets and supersession of management of intermediary View Judgements
  32 Offences View Judgements
  33 Power to grant immunity View Judgements
  34 Exemption from tax on wealth, income, profits and gains View Judgements
  35 Cognizance of offences by court View Judgements
  36 Appeal to Securities Appellate Tribunal View Judgements
  37 Court not to have jurisdiction View Judgements
  38 Appeal to Supreme Court View Judgements
  39 Grants by Central Government View Judgements
  40 Constitution of Pension Regulatory and Development Fund View Judgements
  41 Constitution of Subscriber Education and Protection Fund View Judgements
  42 Accounts and audit View Judgements
  43 Power of Central Government to issue directions View Judgements
  44 Power of Central Government to supersede Authority View Judgements
  45 Establishment of Pension Advisory Committee View Judgements
  46 Furnishing of returns, etc., to Central Government View Judgements
  47 Members, officers and employees of Authority to be public servants View Judgements
  48 Protection of action taken in good faith View Judgements
  49 Delegation of powers View Judgements



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