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149. Power of Central Government to give directions to State Government and Social Security Organisations.-

The Central Government may give directions to-

(i) any State Government or a State Board constituted under section 12 to execute in that State, of any of the provisions of this Code; or

(ii) any of the Social Security Organisations in respect of the matters relating to the implementation of the provisions of this Code.



Code on Social Security Act, 2020 Back




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