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Employee's Provident Funds Miscellaneous Provisions Act, 1952

18A. Presiding officer and other officers to be public servants

The Presiding Officer of a Tribunal, its officers and other employees, the authorities referred to in section 7A and every Inspector shall be deemed to be public servants within the meaning of section 21 of Indian Penal Code (45 of 1860).]



Employees Provident Funds and Miscellaneous Provisions Act, 1952 Back




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