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The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

4[3A. Constitution of Board of Trustees.-

(1) The Central Government may, by notification in the Official Gazette, constitute, with effect from such date as may be specified therein, a Board of Trustees for the territories to which this Act extends (hereinafter in this Act referred to as the Board) consisting of the following persons, namely:-

(a) a Chairman appointed by the Central Government;

(b) the Coal Mines Provident Fund Commissioner, ex Officio;

(c) three persons appointed by the Central Government;

(d) not more than six persons representing Governments of such States as the Central Government may specify in this behalf, from time to time, appointed by the Central Government;

(e) six persons representing employers, appointed by the Central Government after consultation with such organisations of employers as may be recognised by the Central Government in this behalf, and of whom at least one shall be a person who is not a member of any such organisation;

(f) six persons representing employees, appointed by the Central Government after consultation with such organisations of employees as may be recognised by the Central Government in this behalf and of whom at least one shall be an employee himself and at least one shall be a person who is not a member of any such organisation.

(2) The terms and conditions subject to which a member of the Board may be appointed and the time, place and procedure of the meetings of the Board shall be such as may be provided for in the Coal Mines Provident Fund Scheme.

(3) The Board shall 5[, subject to the provisions of section 3E 6[and section 3G],] administer the Fund Fund vested in it in such manner as may be specified in the Scheme aforesaid.

(4) The Board shall perform such other functions as it may be required to perform by or under any provisions of 7[the Coal Mines Provident Fund Scheme 8[, the Coal Mines Family Pension Scheme and the Insurance Scheme]].

4. Ins. by s. 4, ibid. (w.e.f. 1-4-1966).

5. Ins. by Act 16 of 1971, s. 6 (w.e.f. 13-2-1971).

6. Ins. by Act 99 of 1976, s. 5 (w.e.f. 1-8-1976).

7. Subs. by Act 16 of 1971, s. 6, for "the scheme aforesaid" (w.e.f. 13-2-1971).

8. subs. by Act 99 of 1976, s. 5, for "and the Coal Mines Family Pension Scheme" (w.e.f. 1-8-1976).



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