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

The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

2[11A. Protection for acts done in good faith.-

No suit or other legal proceeding shall lie against any person in respect of anything which is in good faith done or intended to be done under this Act or under any schemes framed thereunder.]

2. Ins. by Act 80 of 1950, s. 5.



Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948 Back




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