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Employee's Provident Funds Miscellaneous Provisions Act, 1952

[Act No. 9 of Year 1952, dated 4th. March, 1952]

Contents

Sections

Particulars

1

Short title, extent and application

2

Definitions

2A

Establishment to include all departments and branches

3

Power to apply the Act to an establishment which has a common provident fund with another establishment

4

Power to add to Schedule I

5

Employees Provident Funds Scheme

5A

Central Board

5AA

Executive Committee

5B

State Board

5C

Board of Trustees to be body corporate

5D

Appointment of officers

5DD

Acts and proceedings of the Central Board or its Executive Committee or the State Board not to be invalidated on certain grounds

5E

Delegation

6

Contributions and matters which may be provided for in the Scheme

6A

Employees' Pension Scheme

6C

Employees' Deposit Linked insurance Scheme

6D

Laying of Schemes before Parliament

7

Modification of Scheme

7A

Determination of moneys due from employers

7B

Review of orders passed under section 7A

7C

Determination of escaped amount

7D

Employees' Provident Funds Appellate Tribunal

7E

Term of office

7F

Resignation

7G

Salary and allowances and other terms and conditions of service of Presiding Officer

7H

Staff of Tribunal

7-I

Appeals to Tribunal

7J

Procedure of Tribunal

7K

Right of appellant to take assistance of legal practitioner and of government, etc. to appoint presenting officers

7L

Orders of Tribunal

7M

Filling up of vacancies

7N

Finality of orders constituting a Tribunal

7-O

Deposit of amount due, on filing appeal

7P

Transfer of certain applications to Tribunal

7Q

Interest payable by the employer

8

Mode of recovery of moneys due from employers

8A

Recovery of moneys by employers and contractors

8B

Issue of certificate to the Recovery Officer

8C

Recovery Officer to whom certificate is to be forwarded

8D

Validity of certificate and amendment thereof

8E

Stay of proceedings under certificate and amendment or withdrawal thereof

8F

Other modes of recovery

8G

Application of certain provisions of Income Tax Act

9

Fund to be recognized under Act 11 of 1922

10

Protection against attachment

11

Priority of payment of contributions over other debts

12

Employer not to reduce wages, etc.

13

Inspectors

14

Penalties

14A

Offences by companies

14AA

Enhanced punishment in certain cases after previous conviction

14AB

Certain offences to be cognizable

14AC

Cognizance and trial of offences

14B

Power to recover damages

14C

Power of court to make orders

15

Special provisions relating to existing provident funds

16

Act not to apply to certain establishments

16A

Authorizing certain employers to maintain provident fund accounts

17

Power to exempt

17A

Transfer of accounts

17AA

Act to have effect notwithstanding anything contained in Act 31 of 1956

17B

Liability in case of transfer of establishment

18

Protection of action taken in good faith

18A

Presiding officer and other officers to be public servants

19

Delegation of powers

20

Power of Central Government to give directions

21

Power to make rules

22

Power to remove difficulties

Schedule I

Matters of Industry engaged in Manufacture

Schedule II

Matters For Which Provision May Be Made In A Scheme

Schedule III 

Matters For Which Provision May Be Made In The Pension Scheme

Schedule IV

Matters To Be Provided For In The Employees' Deposit Linked Insurance Scheme

An Act to provide for the institution of provident funds, 1[pension fund] and deposit linked insurance fund for employees in factories and other establishment

Be it enacted by Parliament as follows: -



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