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

The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

3[11B. Power to remove difficulties.-

If any difficulty arises in giving effect to the provisions of this Act or any scheme framed thereunder the Central Government may, by order published in the Official Gazette, make such provision or give such direction not inconsistent with the purposes of this Act, as it appears to it to be necessary or expedient for removing the difficulty.]

3. Ins. by Act 45 of 1965, s. 11 (w.e.f. 1-4-1966).



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