AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Un-organised Workers' Social Security Act, 2008.

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Social Security Benefits

3

Framing of scheme

4

Funding of central government schemes

Chapter III

National Social Security Board for Unorganised Workers

5

National social security board

Chapter IV

State Social Security Board for Unorganised Workers

6

State social security board

7

Funding of state government schemes

8

Record keeping by district administration

9

Workers facilitation centres

Chapter V

Registration

10

Eligibility for registration and social security benefits

Chapter VI

Miscellaneous

11

Power of central government to give directions

12

Vacancies, etc., not to invalidate proceedings

13

Power to make rules by central government

14

Power to make rules by state government

15

Laying of rules

16

Saving of certain laws

17

Power to remove difficulties

Schdule

The Schedule

 

Schedule I

 

Schedule II

The Un-organised Workersís Social Security Act, 2008.

THE UNORGANISED WORKERS' SOCIAL SECURITY ACT, 2008. NO. 33 of 2008[30th December, 2008.] An Act to provide for the social security and welfare of unorganised workers and for other matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-ninth Year of the Republic of India as follows:-



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys