Provident Fund (Central Services) Rules, 1960


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Constitution of the Fund View Judgements
  4 Conditions of eligibility View Judgements
  5 Nominations View Judgements
  6 Subscriber's account View Judgements
  7 Conditions of subscriptions View Judgements
  8 Rates of subscription View Judgements
  9 Transfer to foreign service or deputation out of India View Judgements
  10 Realisation of subscriptions View Judgements
  11 Interest View Judgements
  11A Omitted View Judgements
  12 Advance from the Fund View Judgements
  13 Recovery of advances View Judgements
  14 Wrongful use of advance [1] View Judgements
  15 Withdrawals from the Fund View Judgements
  16 Conditions for withdrawal View Judgements
  16A Conversion of an advance into a withdrawal View Judgements
  17 Payment towards Insurance Policies View Judgements
  18 Number of policies that can be financed from the Fund View Judgements
  19 Payment of difference between substituted payments and minimum subscriptions View Judgements
  20 Reduction of subscription in certain cases View Judgements
  21 Government not to make payments to insurer on behalf of subscribers View Judgements
  22 Assignment of policies View Judgements
  23 Bonus on policies View Judgements
  24 Re-assignment of policies View Judgements
  25 Procedure on maturity of policies View Judgements
  26 Procedure on cessation of interest of the subscriber in the family pension fund View Judgements
  27 Lapse or wrongful assignment of policies View Judgements
  28 Duty of Accounts Officer when he receives notice of assignment, charge or encumbrance of policies View Judgements
  29 Wrongful use of money withheld or withdrawn View Judgements
  30 Restriction of the provisions relating to financing of policies to existing subscribers in respect of existing policies View Judgements
  31 Final withdrawal of accumulations in the Fund View Judgements
  32 Retirement of subscriber View Judgements
  33 Procedure on death of subscriber View Judgements
  33A Deposit linked Insurance Scheme View Judgements
  34 Manner of payment of amount in the Fund View Judgements
  35 Procedure on transfer of a Government servant from one department to another View Judgements
  35A A. Procedure on transfer to Government service of a person from the service under a body corporate owned or controlled by Government or an autonomous organisation, registered under the Societies Registration Act, 1860 View Judgements
  36 Transfer of amount to the Contributory Provident Fund (India) View Judgements
  37 Relaxation of the provisions of the rules in individual cases View Judgements
  38 Number of account to be quoted at the time of payment of subscription View Judgements
  39 Annual statement of account to be supplied to subscriber View Judgements
  40 Interpretation View Judgements
  41 Repeal View Judgements



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