West Bengal Labour Welfare Fund Act, 1974


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Labour Welfare Fund View Judgements
  4 Board View Judgements
  5 Disqualifications and removal View Judgements
  6 Resignation of office by members and filling up casual vacancies View Judgements
  7 Power to appoint Committees View Judgements
  8 Unpaid accumulations and claims thereto View Judgements
  9 Contributions View Judgements
  10 Interest on unpaid accumulations or fines or contributions after notice of demand View Judgements
  11 Vesting and application of fund View Judgements
  12 Power of Board to borrow View Judgements
  13 Investment of fund View Judgements
  14 Directions by the State Government to the Board View Judgements
  15 Appointment and powers of Welfare Commissioner View Judgements
  16 Appointment of Inspectors and their powers View Judgements
  17 Absorption of the existing staff of Labour Commissioner View Judgements
  18 Appointment of staff by Board View Judgements
  19 Power of State Government or authorised offices to call for records, etc View Judgements
  20 Mode of recovery sums payable to the Board etc View Judgements
  21 Penalties View Judgements
  22 Provisions relating to jurisdiction View Judgements
  23 Supersession of Board View Judgements
  24 Rules View Judgements
  25 Members of Beard, Welfare Commissioner. Inspectors and all officers and employees of Board to be public servants View Judgements
  26 Protection to persons acting in good faith View Judgements
  27 Exemptions View Judgements
  28 Amendment of section 8 of Act 4 of 1936 View Judgements
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Labour Welfare Fund View Judgements
  4 Board View Judgements
  5 Disqualifications and removal View Judgements
  6 Resignation of office by members and filling up casual vacancies View Judgements
  7 Power to appoint Committees View Judgements
  8 Unpaid accumulations and claims thereto View Judgements
  9 Contributions View Judgements
  10 Interest on unpaid accumulations or fines or contributions after notice of demand View Judgements
  11 Vesting and application of fund View Judgements
  12 Power of Board to borrow View Judgements
  13 Investment of fund View Judgements
  14 Directions by the State Government to the Board View Judgements
  15 Appointment and powers of Welfare Commissioner View Judgements
  16 Appointment of Inspectors and their powers View Judgements
  17 Absorption of the existing staff of Labour Commissioner View Judgements
  18 Appointment of staff by Board View Judgements
  19 Power of State Government or authorised offices to call for records, etc View Judgements
  20 Mode of recovery sums payable to the Board etc View Judgements
  21 Penalties View Judgements
  22 Provisions relating to jurisdiction View Judgements
  23 Supersession of Board View Judgements
  24 Rules View Judgements
  25 Members of Beard, Welfare Commissioner. Inspectors and all officers and employees of Board to be public servants View Judgements
  26 Protection to persons acting in good faith View Judgements
  27 Exemptions View Judgements
  28 Amendment of section 8 of Act 4 of 1936 View Judgements



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