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The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

3. Coal Mines Provident Fund Scheme.-

(1) The Central Government may, by notification in the Official Gazette, frame a scheme to be called the Coal Mines Provident Fund Scheme a for the establishment of a provident fund for 2[employees] and specify the coal mines to which the said scheme shall apply.

3[(1A) The Fund shall vest in, and be administered by, the Board constituted under section 3A.]

(2) Any scheme framed under the provisions of sub-section (1) may provide for all or any of the matters specified in the First Schedule.

1. Ins. by Act 23 of 1996, s. 3 (w.e.f. 31-3-1998).

2. Subs. by Act 80 of 1950, s. 4, for "employees in coal mines".

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



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