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The Dalmia Dadri Cement Ltd. (Acquisition and Transfer of Undertakings) Act, 1981

13. Provident fund and other funds.-

(1) Where the Company has established a provided fund, superannuation fund, welfare fund or any other fund for the benefit of the persons employed in any of the undertakings of the Company, the monies relatable to the officers or other employees, whose services have become transferred, by or under this Act, to the Central Government or the Cement Corporation, shall, out of the monies standing, on the appointed day, to the credit of such provident fund, superannuation fund, welfare fund or other fund, stand transferred to, and vest in, the Central Government or the Cement Corporation, as the case may be.

(2) The monies which stand transferred under sub-section (1) to the Central Government or the Cement Corporation, as the case may be, shall be dealt with by that Government or that Corporation in such manner as may be prescribed.



Dalmia Dadri Cement Ltd. (Acquisition and Transfer of Undertakings) Act, 1981 Back




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