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Public Provident Fund Act, 1968

[Act No. 23 of 1968 dated 16th May, 1968]

Contents

Sections

Particulars

1 Short title and extent

2

Definitions

3

Public Provident Fund Scheme

4

Subscriptions to Fund

5

Interest

6

Withdrawals

7

Grant of loans

8

Payment on death of subscriber

9

Protection against attachment

10

Protection of action taken in good faith

11

Power to remove difficulties

12

Scheme to be laid before Parliament

The Schedule

 

An Act to provide for the institution of a provident fund for the general public.

Be it enacted by Parliament in the Nineteenth Year of the Republic of India as follows: -

Comment: By passage of this Act, even the general public can now avail of the benefits of a provident fund.



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