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Multi-State Cooperative Societies Act, 1984


66. Contributory Provident Fund.-

1.     A multi-State cooperative society having such number or class of employees as may be prescribed may establish a contributory provident fund for the benefit of such employees to which shall be credited all contributions made by the employees and the society in accordance with the bye-laws of the society.

2.     Monies standing to the credit of any contributory provident fund established by a multi-State cooperative society under sub-section (1) shall not -

a.     be used in the business of the society;

b.    form part of the assets of the society;

c.     be liable to attachment or be subject to any other process or any court or other authority.

3.     Notwithstanding anything contained in this section, a provident fund established by a multi-State cooperative society to which the provisions of the Employees' Provident Funds and Miscellaneous Provisions Act, 1952, apply, shall be governed by that Act.



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