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The Coal Mines Provident Fund and Miscellaneous Provisions Act, 1948

7. Modification of a scheme.-

The Central Government may, by notification in the Official Gazette, add to, amend or vary, 5[either prospectively or retrospectively] a scheme framed under this Act.

5. Ins. by Act 99 of 1976, s. 9 (w.e.f. 1-8-1976).



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