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The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

1[4. Fund to be recognised under Act 43 of 1961.-

For the purposes of the Income-tax Act, 1961, the Fund shall be deemed to be a recognised Provident Fund within the meaning of Part A of the Fourth Schedule to that Act.]

1. Subs. by Act 23 of 1996, s. 6, for section 4 (w.e.f. 31-3-1996).



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