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The Pension Fund Regulatory and Development Authority Act, 2013


Chapter IV Transfer of Assets, Liabilities, Etc., of Interim Pension Fund Regulatory and Development Authority

13. Transfer of assets, liabilities, etc., of Interim Pension Fund Regulatory and Development Authority.

On and from the date of establishment of the Pension Fund Regulatory and Development Authority,

a.     all the assets and liabilities of the Interim Pension Fund Regulatory and Development Authority shall stand transferred to, and vested in, the Authority.

Explanation. The assets of the Interim Pension Fund Regulatory and Development Authority shall be deemed to include all rights and powers, all properties whether movable or immovable, including, in particular, cash balances, deposits and all other interests and rights in, or arising out of, such properties as may be in the possession of the Interim Pension Fund Regulatory and Development Authority and all books of account and other documents relating to the same; and liabilities shall be deemed to include all debts, liabilities and obligations of whatever kind;

b.    without prejudice to the provisions of clause (a), all debts, obligations and liabilities incurred, all contracts entered into and all matters and things engaged to be done by, with or for the Interim Pension Fund Regulatory and Development Authority immediately before that day, for or in connection with the purpose of the said Regulatory Authority, shall be deemed to have been incurred, entered into or engaged to be done by, with or for, the Authority;

c.     all sums of money due to the Interim Pension Fund Regulatory and Development Authority immediately before that day shall be deemed to be due to the Authority; and

d.    all suits and other legal proceedings instituted or which could have been instituted by or against the Interim Pension Fund Regulatory and Development Authority immediately before that day may be continued or may be instituted by or against the Authority.



The Pension Fund Regulatory and Development Authority Act, 2013 Back




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