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Employee's Provident Funds Miscellaneous Provisions Act, 1952

7-O. Deposit of amount due, on filing appeal

No appeal by the employer shall be entertained by a Tribunal unless he has deposited with it seventy-five per cent of the amount due from him as determined by an officer referred to in section 7A :

PROVIDED that the Tribunal may, for reasons to be recorded in writing, waive or reduce the amount to be deposited under this section.



Employees Provident Funds and Miscellaneous Provisions Act, 1952 Back




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