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Employee's Provident Funds Miscellaneous Provisions Act, 1952

7P. Transfer of certain applications to Tribunal

All applications which are pending before the Central Government under section 19A before its repeal, shall stand transferred to a Tribunal exercising jurisdiction in respect of establishments in relation to which such applications had been made as if such applications were appeals preferred to the Tribunal.



Employees Provident Funds and Miscellaneous Provisions Act, 1952 Back




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