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Employee's Provident Funds Miscellaneous Provisions Act, 1952

7N. Finality of orders constituting a Tribunal

No order of the Central Government appointing any person as the Presiding Officer shall be called in question in any manner, and no act or proceeding before a Tribunal shall be called in question in any manner on the ground merely of any defect in the constitution of such Tribunal.



Employees Provident Funds and Miscellaneous Provisions Act, 1952 Back




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