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Employee's Provident Funds Miscellaneous Provisions Act, 1952

5C. Board of Trustees to be body corporate

Every Board of Trustees constituted under section 5A or section 5B shall be a body corporate under the name specified in the notification constituting it, having perpetual succession and a common seal and shall by the said name sue and be sued.



Employees Provident Funds and Miscellaneous Provisions Act, 1952 Back




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