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The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

3B. Board of Trustee to be a body corporate.-

The board of Trustees constituted under section 3 A shall be a body corporate under the name specified in the notification constituting it, having perpetual succession and a common seal and shall by the said name sue and be sued.



Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948 Back




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