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

31. Provident Funds.-

The liability of Bihar in respect of the provident fund account of any Government servant who, being in service on the appointed day, is permanently allotted to West Bengal shall, as from that day, be the liability of West Bengal.



Bihar West Bengal (Transfer of Territories) Act, 1956 Back




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